Gauhati HC: Can’t Shift Burden of Proof on Accused if Multiple Witnesses of Crime Present  ||  SC: Contempt Notice Issued Against Patanjali For Continued Publishing of Misleading Advertisements  ||  SC: Registry Can’t Decide Whether or Not Review Petiton Merits Relook Through Curative Petiton  ||  Bom. HC: Imprisonment Exceeding Twelve Months Can’t Be Given For Default in Payment of Maintenance  ||  Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque  ||  Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden    

NCLAT:Financial Creditor Cannot Question Insolvency Proceedings Started by Another Financial Creditor - (26 Aug 2019)

INSOLVENCY

National Company Law Appellate Tribunal (NCLAT) while rejecting an appeal filed by L & T Infrastructure Finance Company Ltd ruled that a Financial Creditor cannot challenge the order of admission of Insolvency petition by another financial creditor merely on the ground that it has a superior claim over the claim of other Financial Creditors.

Tags : NCLAT   FINANCIAL CREDITOR  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved