All. High Court Explains ‘Prima Facie Satisfaction’ of Magistrate Before Summoning/Issuing Process  ||  Kar. HC: Self-Acquired Property Thrown in Common Hotchpot Shall be Treated as Joint Family Property  ||  Bom. HC: Candidates Converting to EWS After Striking Down of SEBC Act Ineligible For Age Relaxation  ||  Del. HC: DDA & MCD Must Put Structural Reforms In Place to Deal With Issue of Illegal Construction  ||  Delhi High Court Dismisses Plea Seeking to Block Article Published By The Print on RAW  ||  Supreme Court: Apple Not Responsible to Trace Stolen Iphone Through Unique Identity Number  ||  Del. HC: Mitsubishi Corporation Can’t Deduct TDS on The Amount Not Chargeable to Tax in India  ||  Delhi HC: Prospective Adoptive Parents Can't Demand Their Choice on Which Child to Adopt  ||  Supreme Court: Termination of Woman Nursing Officer on Grounds of Her Marriage is Unconstitutional  ||  Supreme Court: Accused Absolved of Charges Under IPC Can’t Be Charged Under UP Gangsters Act    

Karnataka HC Takes Suo Motu Cognizance of Legal and Technical Issues Faced by Trial Courts - (29 May 2020)

CIVIL

Karnataka High Court has taken suo motu cognizance to address various legal and technical issues that would arise before the District and Trial Courts from 1st June, 2020, when they start 'limited functioning' as per the Standard Operating Procedure issued by the High Court.

Tags : KARNATAKA HIGH COURT   LEGAL AND TECHNICAL ISSUES FACED BY TRIAL COURTS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved