Kerala HC: Can’t Condone Delay in Approaching Revision Authority Under Income Tax Act  ||  Karnataka HC: Scope of Judicial Review in Contractual Matters is Extremely Limited  ||  Bom. HC: Release of Film ‘Hamare Baarah’ Permitted After Agreement on Deletion of Certain Portions  ||  All. HC: Without Magistrate’s Permission, Investigation into Non-Cognizable Offence Illegal  ||  Himachal Pradesh High Court: Timeline Cannot be Imposed on Speakers to Decide Resignations of MLAs  ||  Ker. HC: In Quashing Proc. Courts to Look at All Circumstances to See if Case Initiated With Malice  ||  Kar. HC: Women Epicentres of Family Life, Deserve Preferential Treatment in Matters Relating to Bail  ||  Ker. HC: Order Holding Malabar Parota Similar to Bread and Exigible at 5% GST, Stayed  ||  Special Lok Adalat to be Organized by the Supreme Court from July 29  ||  Cal. HC: Bengal Govt. to Ensure Reservation in all Public Employment to Transgender Persons    

Rajasthan HC: Respondents Have Right to Legal Representation Before Regulatory Authority/ Tribunal - (29 Apr 2022)

CIVIL

Rajasthan High Court has observed that Section 56 of the Rajasthan Real Estate (Regulation and Development) Act, 2016, inasmuch as it excludes right of Respondents to legal representation before the Appellate Tribunal or the Regulatory Authority or the adjudicating officer, is ultra vires.

Tags : RAJASTHAN HIGH COURT   SECTION 56 OF THE RAJASTHAN REAL ESTATE (REGULATION AND DEVELOPMENT) ACT   2016   APPELLATE TRIBUNAL   REGULATORY AUTHORITY   ADJUDICATING OFFICER   ULTRA VIRES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved