Tel. HC: Constitutional Validity of Section 38(2) of RP Act and Rule 5.7.1 of ECI’s Handbook Upheld  ||  MP HC: Power Exercised u/s 319 of CrPC Must Come Before Acquittal Order in Case of Joint Result  ||  Del. HC: Order of CIC Directing CBDT to Give Information Regarding Ram Janmabhoomi Trust Set Aside  ||  Ker HC: In Non-Performance of Agreement, Buyer to Get Charge Over Property For Paying Purchase Price  ||  Rajasthan High Court: Reinstate Ayurvedic Doctors Who Haven’t Attained 62 Years of Age  ||  Rajasthan High Court: Accrual Time For Taxing Income to Be Postponed Till Dispute’s Adjudication  ||  Supreme Court: Distributor Not An Agent But An Independent Contractor  ||  Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics    

Madras HC: Loss to State Exchequer Due to Negligence of Public Servant Must be Recovered from Him - (26 Dec 2022)

CIVIL

Madras High Court has held that when a public servant is guilty of negligence and such act results in payment of statutory compensation or relief to victim parties, the monetary loss caused to the State exchequer must be recovered from the erring officer.

Tags : MADRAS HIGH COURT   STATE EXCHEQUER   NEGLIGENCE   PUBLIC SERVANT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved