Law Cartoons

Posted By VakilNo1 On Monday, April 1st, 2013 With 2 Comments

On The Lighter Side – Cartoons

balancing          3lawyers      angel     cartoon_small

 

court1_small       dino_small           eagle_small         golf_small

 

lawsharks_small        lawsuit_small          lawyer_small            parrot_small

 

pelican_small          tax-1040_small            toos_small

Displaying 4 Comments
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  1. Daljit Singh says:

    Respected Sir, I want to now that, if Person Arest under IPC 125 & dont want Pay any Paisa.How much time required spend in Jail(For 2 year Panality Aprox. 180000 Rs.) my Brother Suffreing Aloot.

    Regards
    Daljit singh
    M.8889194442

  2. Supratim says:

    The prescription of law is that any person defaulting in payment of maintenance allowance to the petitioner(s) as ordered by Court should be remanded to custody for such number of months as is equal to the number of defaults, or, till the payment is made, whichever is earlier.

  3. Mani says:

    Sir,
    Please explain me the context ‘ appointment by a warrant under his hand and seal ‘ . I am not a law student ,I am an engineer reading polity out of interest . It will be better if you can clear me on this .

  4. Sangram says:

    The term “appointment by warrant under his hand and seal” –
    reference may be made to relevant provisions enshrined in the CONSTITUTION OF INDIA – Article 124 (2) – where the Judge of the Supreme Court shall be appointed by the President (executive intrusion through President in the appointment of the Judges)under his hand and seal by warranting or soliciting the consultation of the Judges of the Supreme Court and that of the High Court if required….. (ref. Article 124, the Constitution of India for detail comprehension).

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