Delhi Court says Double Tick on WhatsApp Shows Service of Summons

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May 07, 2018

In a case taken up by Delhi Court, the Court stated that Double tick on the printout of WhatsApp messages prima facie shows that the copy of summons has been delivered on the respondent.

In the case, the Court had allowed the Petitioner to serve summons on the respondent through WhatsApp, text messages and e-mail. The Petitioner in the case contended that summons had been duly served on the respondent through the aforesaid modes including WhatsApp and in support of evidence had submitted documents including printout of WhatsApp message showing double tick on the impugned message.  

In view of the aforesaid, the Court was of the view that double tick on WhatsApp message prima facie indicated that the summons had been served on the respondent.

The adoption of technological modes of communication by the Courts in our country is a welcome move. It saves time, thus aiding in speedy disposal of cases and mitigating the issue of huge backlog of cases in India.

This is not the first instance that a Court has allowed service of summons through technological means. In May last year, the Delhi High Court in the case Tata Sons Limited & ors. v. John Doe(s) & ors. had permitted the Plaintiff to serve summons upon the Defendant by text message or WhatsApp or e-mail and to file affidavit of service.

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