Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

Madras HC: Benami Transactions (Prohibition) Amendment Act, 2016 Can Be Applied Retrospectively - (06 Sep 2021)

CIVIL

Madras High Court has opined that in respect of the benami transactions entered into prior to the Benami Transactions (Prohibition) Amendment Act, 2016, coming into force on 01.11.2016, the provisional attachment under Section 24 was valid and in accordance with law. The Court has held that Section 1 (3) clarified that the other provisions of the amended Act shall be deemed to have come into force on the May 19, 1988.

Tags : MADRAS HIGH COURT   BENAMI TRANSACTIONS (PROHIBITION) AMENDMENT ACT   2016  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved