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    

SC: Additional CMM is Not Subordinate to CMM in Exercise of Judicial Powers - (28 Jul 2022)

CIVIL

Supreme Court has held that Additional Chief Metropolitan Magistrate (CMM) cannot be said to be subordinate to the Chief Metropolitan Magistrate in so far as exercise of judicial powers is concerned.

Tags : SUPREME COURT   CHIEF METROPOLITAN MAGISTRATE   POWERS   SUBORDINATE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved