Allahabad HC: Pension Can’t Be Withheld For Incident That Occurred Four Years Prior to Retirement  ||  Cal. HC: Jurisdiction Can’t Be Assumed By Consumer Forum When Arbitration Prescribed By Special Law  ||  Calcutta High Court: Court Not Merely Obligated to Appoint Arbitrator u/s 11(6) of A&C Act  ||  Supreme Court: Suit of Injunction Not Maintainable if Plaintiff Fails to Prove Title Over Property  ||  SC: Deemed Income of Homemaker Can’t Be Less Than Daily Wages Prescribed Under Minimum Wages Act  ||  Ori HC: Can’t Recover Excess Payment Made to Emp. From Leave Encashment Benefits Post Retirement  ||  Delhi High Court: Can’t Use Senior Citizens Act For Purposes of Property Dispute  ||  Central Government Modifies Surrogacy (Regulation) Rules, 2022  ||  Delhi High Stays Judgement Related to Investigation Under PMLA  ||  SC: Circumstantial Evidence Has to Be Supported With Other Evidence in Order to Make it Strong    

Supreme Court Seeks Centre's Stand on Jairam Ramesh Request Challenging Amendments to PMLA - (02 Jul 2019)

CRIMINAL

Supreme Court has sought a response from the Centre on Congress leader Jairam Ramesh's request challenging the amendments made to the Prevention of Money Laundering Act, 2002/PMLA since 2015 by way of money bills. The Court issued notice to the Central Government and sought its stand on the petition by Ramesh who has alleged that amendments in the PMLA by way of money bills were a violation of the Constitution.

Tags : SUPREME COURT   JAIRAM RAMESH  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved