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  ||  Cal. HC: To Prevent Arbitral Awards from Becoming Meaningless They Should be Made Real  ||  Raj HC: Cognizance Can be Taken by Sessions Court Against Accused Who Haven’t Yet Been Chargesheeted  ||  SC: In Absence of Special Court for UAPA Cases, Sessions Court Will Have Jurisdiction to Try them    

Punjab and Haryana High Court Directs Pakistani Law to be Implemented in India - (02 Aug 2019)

CIVIL

Punjab and Haryana High Court has issued a directive to the State Government to implement the provisions of the 'Punjab Prohibition of Private Money Lending Act, 2007', completely oblivious to the fact that this law is valid in Pakistan and not India. The direction came as the High Court was disposing of a bunch of petitions and making recommendations to redress grievances of farmers in Punjab.

Tags : PUNJAB AND HARYANA HIGH COURT   PAKISTANI LAW  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved