Supreme Court: MPs/MLAs Cannot Claim Immunity Under Constitution of India For Receiving Bribe  ||  Delhi High Court: Wife Igniting Animosity and Hostility in Child Against Father Amounts to Cruelty  ||  SC: Legal Representatives Not Responsible to Discharge Contractual Obligations of Deceased  ||  SC: Amend Arbitration Act For Prescribing Limitation Period For Applications u/s 11 of the Act  ||  Supreme Court: Granting Decree of Specific Performance is Discretionary  ||  SC: Can’t Convict Accused For Keeping Narcotics if Mandate u/s 52 of NDPS Act Not Fulfilled by Police  ||  SC: Words Spoken in Anger Without Any Intention to Abet Suicide, Not Criminal Instigation  ||  Tel. HC: Constitutional Validity of Section 38(2) of RP Act and Rule 5.7.1 of ECI’s Handbook Upheld  ||  MP HC: Power Exercised u/s 319 of CrPC Must Come Before Acquittal Order in Case of Joint Result  ||  Del. HC: Order of CIC Directing CBDT to Give Information Regarding Ram Janmabhoomi Trust Set Aside    

Supreme Court Says ‘Compensation’ Recoverable From Accused Even If ‘Default Sentence’ Suffered - (08 May 2017)

Supreme Court has held that compensation ordered by Court would be recoverable even though a default sentence has been suffered in a cheque bounce case.

Tags : SUPREME COURT   CHEQUE BOUNCE  

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