Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Centre Notifies Date for Enforcement of Criminal Laws Replacing IPC, CrPC, Evidence Act  ||  Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Del HC: Incorrect to Deny Benefits to Construction Workers For Failing to Pay For Renewal of Regist.  ||  Mad. HC: Under NDPS Act, Conscious Possession With Physical Possession Essential Element For Offence  ||  Del. HC: Can’t Stop Publications on Public Life of Public Figures Unless it Amounts to Harassment  ||  SC: Courts Must Apply Mind to Decide Recruitment Cases Related to Non-Disclosure of Criminal Cases  ||  SC: Art. 300A of COI Enshrining Right to Property Applicable on People Who Aren’t Citizens of India  ||  Allahabad HC: Pension Can’t Be Withheld For Incident That Occurred Four Years Prior to Retirement  ||  Cal. HC: Jurisdiction Can’t Be Assumed By Consumer Forum When Arbitration Prescribed By Special Law    

J&K&L HC: Extreme Injustice to Parties if Despite Settlement, Criminal Proceedings Allowed to Continu - (21 Mar 2022)

CRIMINAL

Jammu and Kashmir and Ladakh High Court has observed that it would amount to extreme injustice if despite settlement having been arrived at by the parties, the criminal proceedings are allowed to continue, quashing a FIR under Section 498A of Ranbir Penal Code.

Tags : JAMMU AND KASHMIR AND LADAKH HIGH COURT   CRIMINAL PROCEEDINGS   SETTLEMENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved