SC: Litigant Can't be Expected to Wait Indefinitely for Reasons  ||  SC: Suit is Liable to be Dismissed if Necessary Party is Not Impleaded  ||  Del HC: Recovery of Annual Report & Share Cert. from Assessee's Premises Not Incriminating Documents  ||  Delhi HC: No PMLA Proceedings After Quashing of FIR Against Accused  ||  Kerala HC Initiates Suo Motu PIL to Include 'Congenital Adrenal Hyperplasia' as Rare Disease  ||  P&H HC: Every Adult has Right to Live With Person of Choice  ||  Kerala HC: Whether Suit Falls Under Section 92 of CPC Has to be Decided Before Trial  ||  All. HC: Only Governor Can Take Action if Govt Servant Found Guilty of Misconduct After Retirement  ||  Bombay HC: Daughter Making Monetary Demand from Father Not Meant to Abet His Suicide  ||  SC Rejects Uddhav Group's Plea to Stop EC from Deciding Shinde's Claim as Real Shiv Sena    

Disclaimer | Copyright 2022 - All Rights Reserved