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  ||  Calcutta High Court: Court Not Merely Obligated to Appoint Arbitrator u/s 11(6) of A&C Act  ||  Supreme Court: Suit of Injunction Not Maintainable if Plaintiff Fails to Prove Title Over Property  ||  SC: Deemed Income of Homemaker Can’t Be Less Than Daily Wages Prescribed Under Minimum Wages Act  ||  Ori HC: Can’t Recover Excess Payment Made to Emp. From Leave Encashment Benefits Post Retirement  ||  Delhi High Court: Can’t Use Senior Citizens Act For Purposes of Property Dispute  ||  Central Government Modifies Surrogacy (Regulation) Rules, 2022  ||  Delhi High Stays Judgement Related to Investigation Under PMLA  ||  SC: Circumstantial Evidence Has to Be Supported With Other Evidence in Order to Make it Strong    

SC: False Declaration Regarding Assets of Candidate, Spouse/Dependents Constitutes Corrupt Practice - (15 Sep 2022)

ELECTION

Supreme Court has held that a false declaration with regard to the assets of a candidate, his/her spouse or dependents, constitutes corrupt practice irrespective of the impact of such a false declaration on the election of the candidate.

Tags : SUPREME COURT   FALSE DECLARATION   CORRUPT PRACTICE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved