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    

P&H HC: Owner of Property Can’t be Divested from Possession Based on Use of Land - (10 Oct 2023)

PROPERTY

Punjab and Haryana High Court has held that Municipal Corporation can’t change the nature of the property to dump site merely because garbage is thrown on it by the public, as the possession on the plot will always vests with owner and such acts of public won’t divest true owner from its possession.

Tags : PUNJAB AND HARYANA HIGH COURT   POSSESSION   DUMP SITE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved