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: Court can Impose Composite Civil Imprisonment in Case of Default in Payment of Maintenance - (22 Nov 2021)

FAMILY

Punjab and Haryana High Court has observed that in the exercise of its powers under Section 125(3) of the Code of Criminal Procedure, 1973, a court can impose composite civil imprisonment in case of default in payment of maintenance arrears/allowances, for a period of one month only, in a single stroke.

Tags : PUNJAB AND HARYANA HIGH COURT   COMPOSITE CIVIL IMPRISONMENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved