Supreme Court: MPs/MLAs Cannot Claim Immunity Under Constitution of India For Receiving Bribe  ||  Delhi High Court: Wife Igniting Animosity and Hostility in Child Against Father Amounts to Cruelty  ||  SC: Legal Representatives Not Responsible to Discharge Contractual Obligations of Deceased  ||  SC: Amend Arbitration Act For Prescribing Limitation Period For Applications u/s 11 of the Act  ||  Supreme Court: Granting Decree of Specific Performance is Discretionary  ||  SC: Can’t Convict Accused For Keeping Narcotics if Mandate u/s 52 of NDPS Act Not Fulfilled by Police  ||  SC: Words Spoken in Anger Without Any Intention to Abet Suicide, Not Criminal Instigation  ||  Tel. HC: Constitutional Validity of Section 38(2) of RP Act and Rule 5.7.1 of ECI’s Handbook Upheld  ||  MP HC: Power Exercised u/s 319 of CrPC Must Come Before Acquittal Order in Case of Joint Result  ||  Del. HC: Order of CIC Directing CBDT to Give Information Regarding Ram Janmabhoomi Trust Set Aside    

Parties Entitled to 100% Court Fee Refund if Case Settled by Lok Adalat: Bombay HC - (12 Apr 2019)

CIVIL

Bombay High Court has clarified that when cases are settled by Lok Adalats, the parties are entitled to a full refund of the court fee paid by them.

Tags : BOMBAY HIGH COURT   COURT FEES   LOK ADALATS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved