Karnataka HC: Aim of Preventive Detention is to Ensure Peace in Society  ||  Ker. HC: Second Opinion to Determine Authenticity of Disability Certificate Can be Sought by MACT  ||  Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property  ||  SC: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Karnataka HC: State Directed to Sensitise Police Officers to Register FIR Under BNS and Not IPC    

Kerala HC Declares Bar on Lawyers Representing Matters Before Maintenance Tribunals Unconstitutional - (09 Apr 2021)

CIVIL

Kerala High Court has declared as unconstitutional the bar on lawyers representing parties in matters before the Maintenance Tribunals constituted under the Maintenance and Welfare of Parents and Senior Citizens Act, 2007 (Maintenance Act).

Tags : KERALA HIGH COURT   BAR ON LAWYERS REPRESENTING MATTERS BEFORE MAINTENANCE TRIBUNALS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved