ITAT: Charitable Trust Engaged in Activities Benefiting for Religion can Claim Exemption U/S 11  ||  Delhi HC Dismisses PIL Praying to Include Group A, B, C & D Officer under Delhi Lokayukta Act  ||  SC to J&K Govt.: Clear Wage Arrears of Sweepers Within 8 Weeks  ||  Gujarat HC Denies Bail to Congress Leader Accused of Conspiring Murder of BJP Councilor  ||  Orissa HC: Unlawful Possession Can't be Defended on Ground that Clause is Prospective in Nature  ||  Delhi HC Directs Google to Remove 'PUMA GUARD' App from Play Store  ||  J&K&L HC Grants Bail to Accused Charged Under UAPA  ||  Kerala Court Remands Former Kerala MLA PC George to 14 Days Judicial Custody in Hate Speech Case  ||  ITAT: Limited Scrutiny can be Converted to Complete Scrutiny with Approval of PCIT Only  ||  ITAT: Assessee Engaged in Generation and Selling of Power can Claim Deduction u/s 801 of ITA    

SC: Condition of Pre-Deposit Before Filing Appeal is Required to be Satisfied - (06 May 2022)

CIVIL

Supreme Court while considering Special Leave Petition where the High Court had held that the requirement of pre-deposit is not mandatory, has observed that once the statute has fixed the condition of pre-deposit before filing an appeal, such condition is required to be satisfied.

Tags : SUPREME COURT   SPECIAL LEAVE PETITION   PRE-DEPOSIT  

Share :        

Disclaimer | Copyright 2022 - All Rights Reserved