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  ||  Supreme Court: Stay Orders of High Court on Trials Not to Get Vacated Automatically  ||  Supreme Court: Can’t Apply TDS to Business Undertakings Where Assessee Not Paying Income  ||  Kerala HC: Can’t File HC Petition For Same Detention Order Even on Raising New Grounds  ||  Del HC: No Restraint in Grant of Bail Under S. 37 of NDPS Act For Undue Delay in Completion of Trial  ||  Gau. HC: Conviction Under Section 489B of Indian Penal Code Set Aside For Lack of Mens Rea  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act    

Ker. HC: Supervisory Jurisdiction Can’t be Invoked for Appeal Against Order in Interim Application - (26 Oct 2023)

BANKING

Kerala High Court has held that High Court can’t invoke supervisory jurisdiction under Article 227 in appeal against order by DRT passed in an interim application, as the same is appealable before the Appellate Tribunal, under Section 18 of the SARFAESI Act.

Tags : KERALA HIGH COURT   SUPERVISORY JURISDICTION   SARFAESI  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved