Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship  ||  Calcutta HC: No Penal Proceedings Attracted if Bona-Fide Mistake Occurs in Court Reporting  ||  Bombay HC: Can’t Entertain Application Increasing Valuation of Suit if Pecuniary Jurisdiction Lost  ||  Bom. HC: Information of Previous Bail Applications And Orders to Be Give in All Bail Applications  ||  Cal. HC: Clause in GCC Specifying App. of Officers For Arbitration Violative of S. 12(5) of A&C Act  ||  Cal HC: High Court Lacks Jurisd. When Application u/s 9A of A&C Act Filed Before Commercial Court    

Kerala HC Pulls State for Failure to Recover 5.2 Cr. Damages from PFI - (20 Dec 2022)

CIVIL

Kerala High Court has pulled up the State over the delay in recovery of damages of Rs. 5.20 Crore from banned Popular Front of India (PFI) and its office bearers, despite the issuance of peremptory directions to proceed against the assets of PFI and its office bearers.

Tags : KERALA HIGH COURT   POPULAR FRONT OF INDIA (PFI)   RECOVERY   DAMAGES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved