Cal. HC: POSH Committee to Re-Consider Complaint Dismissed for Being Barred by Limitation  ||  Financial Assistance Scheme for District Judiciary Employees Introduced by CJ of Madras HC  ||  MP HC: ?20 Lakh Minimum Threshold for Loan Recovery by NBFCs Not Applicable on HFCs  ||  Delhi High Court: Man Held Guilty of Criminal Contempt for Posting Video Defaming Judges  ||  Kar HC: State to Not Take Action Against Old Vehicles For High-Security Number Plates Till June 12  ||  Delhi High Court: Centenary Chance Exams of Delhi University Not a Matter of Right  ||  Delhi High Court: Centenary Chance Exams of Delhi University Not a Matter of Right  ||  Delhi High Court: Centenary Chance Exams of Delhi University Not a Matter of Right  ||  Ker. HC: To Seek Investigation u/s 156(3) of CrPC, Pre-Conditions Have to be Satisfied  ||  OBC Certificates Issued In West Bengal After 2010 Cancelled by Calcutta High Court    

Cal. HC: Objection on Maintainability Hits Root of Judicial Proceeding if it Raises Question of Law - (11 Nov 2022)

CIVIL

Calcutta High Court has held that an objection on maintainability of writ petition cannot be raised at eleventh hour and that such an objection cannot go into root of judicial proceeding unless such an objection is made on a point of pure question of law or inherent lack of jurisdiction.

Tags : CALCUTTA HIGH COURT   MAINTAINABILITY   QUESTION OF LAW  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved