Legal News June 23 2016 – Delhi High Court and other news

DELHI HIGH COURT HELD THAT A SON WHO IS ONLY A PERMISSIVE USER OF HIS MOTHER’S PROPERTY IS TO VACATE SAID PROPERTY UNLESS HE CAN SHOW PAYING RENT

Delhi High Court has held that when the mother has earned hard and purchased a house from hard earned money and allowed her son to use 2nd floor of house as permissive occupant only the son has to vacate premises upon asking of mother unless he can show that he was paying rent or otherwise. The court ordered to pay damages of Rs. 10, 000/-per month till accommodation is handed over to her.

Delhi High Court acquitted man accused of raping after the victim turned hostile

The Delhi High Court held that there was nothing wrong in establishing physical relations with the boy because they were about to get married and since now the victim has even turned hostile there are no good grounds to convict the man.

Victim or Legal Heir of Victim in criminal case has right to file appeal under Section 372 Cr. PC for getting adequate compensation

Kerala High Court held that Victim or legal heir of a victim has a right of appeal to seek adequate compensation in a criminal case. Court further held that a fair, reasonable and pragmatic interpretation of Section 372 of CR PC would be that victim would get a right of appeal challenging judgment of court below who has not granted compensation or has granted compensation which is inadequate.

High Court of Cities Chennai & Mumbai to be named after City Names

The name of Madras and Bombay has been changed more than two decades but the name of their High Courts are still the same whereof it was decided to lay bill to change the names of High Courts to that of their City Names.

Madras High Court held that Executive Officers (EO)0 of temples not subordinate to Board of Trustees

The Madras High Court held that Executive Officers (EO) appointed by Hindu Religious and Charitable Endowments (HR and CE) Department to administer temples under its control are not subordinate officials either to the Board of Trustees or a Fit Person  and therefore they need not act as “rubber stamps,”.

About the Author

- Vakilno1 is a group of Law Enthusiasts and Legal Experts in India with a passion to provide the latest info and articles on Indian Legal System

 

 

 

 

 

 

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