Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act  ||  Jh. HC: Can’t Cancel Bail Unless There is Violation of Bail Conditions or Accused Impedes Fair Trial  ||  Guidelines Issued by Delhi High Court for Trial Court Judges to Decide Transfer Applications  ||  P&H HC: Presence of Magistrate Mandatory to Prove Compliance With Section 52A of the NDPS Act    

P&H HC: Affidavit On Marital Status Must In Protection Pleas Filed By Couples - (24 Sep 2021)

FAMILY

Punjab and Haryana High Court has directed that the High Court Registry must ensure that before any protection plea is adjudicated upon, affidavits of both the petitioners disclosing their marital status must first be taken on record.

Tags : PUNJAB AND HARYANA HIGH COURT   AFFIDAVIT ON MARITAL STATUS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved