Karnataka HC: Aim of Preventive Detention is to Ensure Peace in Society  ||  Ker. HC: Second Opinion to Determine Authenticity of Disability Certificate Can be Sought by MACT  ||  Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property  ||  SC: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Karnataka HC: State Directed to Sensitise Police Officers to Register FIR Under BNS and Not IPC    

Calcutta HC: Cannot Excommunicate Person from Community Due to Matrimonial Dispute in Family - (24 Jan 2024)

CIVIL

Calcutta High Court while setting aside an order of excommunication of person from Sikh Community has held that excommunication due of matrimonial dispute in family, is a stringent action which affects right to live with dignity and is palpably violative of Article 21 of Constitution of India.

Tags : CALCUTTA HIGH COURT   EXCOMMUNICATE   MATRIMONIAL DISPUTE   ARTICLE 21 OF CONSTITUTION OF INDIA  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved