Madras HC: Women Residing in India Temporarily, OCI Cardholders Entitled to Relief Under DV Act  ||  SC: Upto Parliament to Decide Whether to Allow Candidates to Contest from Two Seats  ||  Del. HC to Tihar Medical Superintendent: Ensure Efficient Medical Treatment of Former PFI Chairman  ||  Delhi HC: No Custom Duty Exemption Allowed if Aircraft Imported for Private Purposes  ||  SC: W.P Shouldn’t be Dismissed on Ground of Alternative Remedies When Question of Law Raised  ||  Madras HC Orders Shutdown of Fake Websites Misleading Devotees  ||  Delhi HC on Depleting Forest Cover: We Should Leave Something for Future Generations  ||  Delhi HC: Final Orders of AFT Can Be Challenged Before High Court  ||  Cal. HC Upholds Order Disallowing Murder Accused from Rejoining Home Guard Service  ||  Bom HC: Can’t Direct State to Make Degree Holder Eligible When Rule Say Only Diploma Holder Eligible    

Ker. HC: Can’t Seek Return of Plaint & Refund of Court Fees After Dismissal of Suit - (20 Jan 2023)

CIVIL

Kerala High Court has held that petitioner can’t pray for return of the plaint and court fee as the said course is untenable and impermissible in law, mainly because the petitioner has consciously paid the balance court fee, participated in the trial and has suffered a decree.

Tags : KERALA HIGH COURT   COURT FEES   RETURN   DISMISSAL  

Share :        

Disclaimer | Copyright 2023 - All Rights Reserved