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 to Judges: Be Cautious While Making Adverse Remarks During Live Streaming - (22 Mar 2023)

CIVIL

Supreme Court while observing that remarks made during live-streaming have far reaching consequences has cautioned judges against passing adverse remarks against parties involved, and must do so with proper justification, in the right forum, and only if it is necessary to meet the ends of justice.

Tags : SUPREME COURT   ADVERSE REMARKS   LIVE-STREAMING   JUDGES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved