All HC: Can’t Invoke Penalty Proceedings u/s 129 of UPGST Act, 2017 For Search And Seizure Of Godown  ||  All. HC: Businessman Doing Business Activities Within Slum Can’t Be Called a Slum Dweller  ||  SC: No Charity Being Done By State For Paying Compensation to Person Whose Land Was Acquired  ||  Gauhati HC: Can’t Shift Burden of Proof on Accused if Multiple Witnesses of Crime Present  ||  SC: Contempt Notice Issued Against Patanjali For Continued Publishing of Misleading Advertisements  ||  SC: Registry Can’t Decide Whether or Not Review Petiton Merits Relook Through Curative Petiton  ||  Bom. HC: Imprisonment Exceeding Twelve Months Can’t Be Given For Default in Payment of Maintenance  ||  Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary    

Wife Not Personal Possession, Husband Cannot be Guardian, Supreme Court Tells Hadiya - (29 Nov 2017)

Wife Not Personal Possession, Husband Cannot be Guardian, Supreme Court Tells Hadiya

Tags : WHEN THE BENCH ASKED HADIYA TO NAME ANY RELATIVE OR ANY NEAR ACQUAINTANCE TO BE NAMED AS HER LOCAL GUARDIAN IN COLLEGE AT SALEM IN TAMIL NADU   SHE SAID HER HUSBAND COULD BE HER GUARDIAN AND SHE DOES NOT WANT ANYONE ELSE IN THAT ROLE.  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved