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    

Bom. HC: Magistrate Needn’t Provide Additional Reasons for Amount of Interim Compensation Awarded - (29 Sep 2023)

BANKING

Bombay High Court has held that as long as requirements provided in Section 143A of the Negotiable Instruments Act, 1881 are met, Magistrate is not obligated to assign additional reasons for the amount of interim compensation awarded in cheque dishonour cases.

Tags : BOMBAY HIGH COURT   INTERIM COMPENSATION   CHEQUE DISHONOUR  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved