Direction by UP Govt. to Display Name of Shop Owners During Kanwar Yatra Challenged in SC  ||  Del. HC: DDA Criticized for Not Taking Measures for Beautification of District Park  ||  Order Holding that Watching Child Porn Isn’t an Offence, Recalled by Karnataka HC  ||  Uttarakhand HC: Can’t Hold Husband Guilty for Unnatural Sex Under Section 377 of IPC  ||  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    

Bombay HC Grants Anticipatory Bail to Chartered Accountant Who Allegedly Submitted Bogus Surety - (18 Nov 2021)

CRIMINAL

Bombay High Court has granted Anticipatory Bail to Chartered Accountants (CA) who has allegedly submitted a bogus surety.

Tags : BOMBAY HIGH COURT   ANTICIPATORY BAIL   CHARTERED ACCOUNTANT   BOGUS SURETY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved