Cal. HC: Applications Related to ICA Can be Entertained by Single Judge of Commercial Division  ||  Bom. HC: Stock Broker Can’t be Booked for Duping Shareholders Only for Forwarding Whatsapp Messages  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: Delhi Govt. Directed to Implement Hybrid Courts Project on Priority Basis  ||  SC: Dispute regarding Discharge of Contract is Arbitrable as per Arbitration Agreement  ||  SC: Second Sale Deed Can’t be Executed Over Same Plot while First Sale Deed is Pending Registration  ||  SC: Necessary to Create Machinery to Verify Felling of Trees According to Court’s Direction  ||  SC: Executive Decision Previously Taken Can be Withdrawn for Larger Public Interest  ||  Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials    

Madras High Court Refuses to Transfer Case - (11 Jan 2016)

Madras HC has refused to transfer trial in a corruption case from Kanyakumari to Tirunelveli district at the request of the accused suffering from 99 per cent loss of vision besides burst fracture and shoulder dislocation due to an accidental fall.

Tags : MADRAS HC   TRANSFER CASE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved