Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque  ||  Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship    

Del. HC: Local Commissioner Can’t Be Appointed by One Party to Marshal Evidence Against Another - (03 Nov 2023)

CIVIL

Delhi High Court has held that Local Commissioner under Order 26 Rule 10A of CPC can be appointed for determination of issue in suit involving scientific investigation, in the interest of justice to conduct such investigation and when such investigation couldn’t be conducted before the court.

Tags : DELHI HIGH COURT   LOCAL COMMISSIONER   SCIENTIFIC INVESTIGATION   CPC  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved