Del. HC: Mitsubishi Corporation Can’t Deduct TDS on The Amount Not Chargeable to Tax in India  ||  Delhi HC: Prospective Adoptive Parents Can't Demand Their Choice on Which Child to Adopt  ||  Supreme Court: Termination of Woman Nursing Officer on Grounds of Her Marriage is Unconstitutional  ||  Supreme Court: Accused Absolved of Charges Under IPC Can’t Be Charged Under UP Gangsters Act  ||  Supreme Court Quashes Judgement Released by Judge After Retirement  ||  Del. HC: Copy of Arbitration Award Must Be Given Only to The Parties And Not Their Agents/Advocates  ||  Delhi High Court: Contractual Clauses and Party’s Conduct Infer Seat of Arbitration  ||  Del HC: Party’s Agreement to Constitute Arb. Tribunal Precludes Them From Opposing Arbitrator’s App.  ||  Supreme Court: Definition of Forest Given By Godavarman Judgment Should Be Followed By States/UTs  ||  SC: Heightened Caution Must be Exercised By Police When Dispute Involves Unethical Transactions    

NCLT/NCLAT Shouldn't Interfere in Insolvency Resolution Proceedings: Supreme Court - (14 Sep 2018)

Supreme Court has said that NCLT and NCLAT should refrain from interfering in insolvency resolution proceedings by the Interim Resolution Professional and the Committee of Creditors of the lender banks of a sick enterprise under the Insolvency and Bankruptcy Code.

Tags : SUPREME COURT   NCLT   NCLAT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved