Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act  ||  Jh. HC: Can’t Cancel Bail Unless There is Violation of Bail Conditions or Accused Impedes Fair Trial  ||  Guidelines Issued by Delhi High Court for Trial Court Judges to Decide Transfer Applications  ||  P&H HC: Presence of Magistrate Mandatory to Prove Compliance With Section 52A of the NDPS Act    

P&H HC: SC Judgment in Pankaj Bansal Case Applies Retrospectively - (02 Nov 2023)

CRIMINAL

Punjab and Haryana High Court has held that Supreme Court judgment in the case of Pankaj Bansal v. Union of India (MANU/SC/1076/2023; 2023/INSC/866) that the grounds of arrest be furnished in writing to the accused for compliance of Section 19 of PMLA will be applicable retrospectively.

Tags : PUNJAB AND HARYANA HIGH COURT   PMLA   ARREST   GROUNDS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved