Supreme Court: Benefit of Section 436A CrPC Extends Even to Accused Under PMLA  ||  Supreme Court: Can’t Order Confiscation of Vehicle Without Hearing its Registered Owner  ||  Allahabad High Court: Taunting a Person for Giving Less Dowry Not a Penal Offence  ||  All. HC: Collector Being Quasi-Judicial Authority Has No Statutory Power to Review/Recall Order  ||  All HC: High Court Appointing Arbitrator has Power to Extend Arbitrator's Mandate u/s 29A of A&C Act  ||  SC: Centre Recommended to Frame Comprehensive Sentencing Policy  ||  Supreme Court: Court Which Granted Bail Can Cancel it if Serious Allegations Made  ||  Supreme Court: SEZ Developers Must Apply for Recognition and be Scrutinized  ||  SC: Comments to be Made Within Public View to Punish Person for Casteist Insults Under SC/ ST Act  ||  P&H HC: Bail Petition Rejected of Travel Agent Accused of Defrauding a Man for Processing Visa    

Del HC: Overlapping Jurisdiction for Maintenance Under Different Legislation Leads to Forum Shopping - (14 Dec 2023)

FAMILY

Delhi High Court has observed that conflicting orders, in similar facts and circumstances, under overlapping jurisdiction of different Acts for grant of maintenance, create a sense of judicial impropriety and forum shopping, which may not be conducive to the majesty of the Courts.

Tags : DELHI HIGH COURT   OVERLAPPING JURISDICTION   FORUM SHOPPING  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved