Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Gau. HC: Party Can Invoke Arbitration Despite Alternative Remedy Available Under RERA Act  ||  Mad. HC: Sexual Harassment at Workplace a ‘Continuing Offence’ If Causes Constant Trauma and Fear  ||  Delhi High Court: U/S 9 of Arbitration and Conciliation Act, 1996, Scope of Inquiry is Limited  ||  Meghalaya High Court: Bail Plea Rejected Despite Delay in Trial  ||  Pat. HC: After Commen. of Trial, Amen. of Pleadings Allowed if Required to Arrive at Just Conclusion  ||  Gau. HC: If Delay in Filing Matri. Appeal Not Satisfactorily Expl., Bar Against Remarriage Not Applic  ||  Bombay High Court: Release of Film "Shaadi Ke Director Karan Aur Johar" Restrained  ||  Mad. HC: Separate Norms for Transgender Persons in Employment and Education    

President Mukherjee Promulgates Second Ordinance on Cheque Bounce Cases - (24 Sep 2015)

President Pranab Mukherjee has promulgated Negotiable Instruments (Amendment) Second Ordinance, 2015, in order to provide big relief to about 18 lakh people who have to travel long distances to deal with cheque bounce cases.

Tags : PRESIDENT PRANAB MUKHERJEE  NEGOTIABLE INSTRUMENTS (AMENDMENT) SECOND ORDINANCE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved