Petition Seeking Three Year LL.B Course After 12th Standard, Refused by Supreme Court  ||  SC: Sessions Judge has Power to Issue Process Against Accused in Offences Under IBC, 2016  ||  Principles to be Followed by Appellate Court While Reversing Acquittal, Restated by Supreme Court  ||  SC: App. Seeking Permission for Public Gatherings During Lok Sabha Elections to be Decided in 3 Days  ||  SC: Case to Proceed as Pvt. Complaint if Cognizance of Additional Materials Taken With Protest Petiti  ||  SC: Investigating Officer Must Narrate Statement of Accused to Prove Disclosure Statement  ||  SC: Rs. 5 Lakh Cost Imposed on Wife’s Father for Lodging Fake Cases at Diff. Places Against Husband  ||  8 Weeks Time Given to UP Govt. to Consider Need for Guidelines on Invocation of Gangsters Act  ||  SC: Writ Petitions Should be Dismissed by HCs if Petitioner Guilty of Delay or Laches  ||  Del. HC Directs Dept. to Remove Demands From ITBA Portal as it Fails to Comply with ITAT's Order    

Madras HC Cautions MK Stalin Against Linking CM to Kodanad Case - (05 Apr 2019)

CIVIL

Madras High Court has cautioned DMK president MK Stalin that it will be constrained to vacate an interim stay order on defamation proceedings against him if he continues to make statements linking chief minister Edappadi K Palaniswami in the Kodanad Estate murder-cum-robbery case.

Tags : MADRAS HIGH COURT   MK STALIN   EDAPPADI K PALANISWAMI   KODANAD ESTATE MURDER-CUM-ROBBERY CASE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved