Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property  ||  SC: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Karnataka HC: State Directed to Sensitise Police Officers to Register FIR Under BNS and Not IPC  ||  Del. HC: Loans and Advances by NOIDA are Not Commercial Activities, Hence Eligible for Exemption  ||  Del. HC: Transfer Pricing Officer Doesn’t Have Jurisdiction to Question Commercial Expediency  ||  Delhi High Court: In Employment, Disputes Relating to Lock-In Periods are Arbitrable  ||  Del HC: Sufficient Service on Part of GST Dept. if Notices Uploaded Under Heading Additional Notices  ||  Del HC: Invoices Having Arbi. Clauses that Show Mutual Acceptance Can be Inferred as Arbi. Agreement    

Uttarakhand HC: Anticipatory Bail Pleas Allowed for Category A Offences as per Satender Antil Case - (28 Aug 2023)

CRIMINAL

Uttarakhand High Court has by 2:1 majority held that Satender Kumar Antil v. CBI (MANU/SC/0851/2022) doesn’t mention that anticipatory bail applications shall not be entertained for offences falling under category ‘A’.

Tags : UTTARAKHAND HIGH COURT   ANTICIPATORY BAIL   CATEGORY A  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved