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    

Mad. HC: Can’t Keep a Shop Closed Forever Merely Because it had Banned Tobacco Product for Sale - (04 Jan 2024)

COMMERCIAL

Madras High Court while observing that sealing a shop affects the right to livelihood of a person guaranteed under Article 19(1)(g) of the Constitution, has held that merely for the reason that banned tobacco products were kept for sale, a shop cannot be closed forever.

Tags : MADRAS HIGH COURT   SHOP   LIVELIHOOD   BANNED TOBACCO PRODUCTS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved