Utt. HC: Conditional Liberty Must Override Statutory Embargo Under NDPS Act  ||  Utt. HC: While Exercising Inherent Jurisdiction, HC Does Not Function As Court of Appeal or Revision  ||  Pat. HC: Alcohol Consumption Cannot be Conclusively Proved Through Breath Analyzer Report  ||  Ker. HC: Emp. Messaging in Pvt. Whatsapp Group About Safety of Company Doesn’t Attract Disc. Proc.  ||  Ker. HC: Circular Issued to Enable Service of Notice, Summons Through E-Post in Trivandrum  ||  Gau. HC: Compensation Denied Over Death of Man Not Proved to be Bonafide Passenger  ||  Madras HC: Public Service is Being Performed by Lawyers, They Cannot be Denied Funds  ||  Gau. HC: Compensation Awarded to Wife of Deceased Driver Enhanced  ||  Bom. HC: Bar Council of Mah. & Goa Directed to Take Action Against Lawyer Who Appeared Without Band  ||  Delhi High Court: Bail Granted to Chief Minister Arvind Kejriwal in Liquor Policy Scam Case    

Delhi HC: Plaintiff Must Show Prima Facie Falsehood in Publication While Seeking Interim Injunction - (13 Jan 2023)

MEDIA AND COMMUNICATION

Delhi High Court has held that plaintiff must be held bound to establish that what is about to be published or broadcast is fundamentally removed from the truth, denigratory or slanderous, or else an injunction would justifiably be refused.

Tags : DELHI HIGH COURT   INTERIM INJUNCTION. PRIMA FACIE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved