High Court Registry cannot Question Maintainability of Petition- Supreme Court

April 08, 2019 In this recent case, the Supreme Court Bench has ruled that the High Court Registry does not have the power to question the maintainability of petition and that the judicial function cannot be delegated to the Registry. Case name: P. Surendran v. State by Inspector of Police Advertisement The present petition was … Continue reading High Court Registry cannot Question Maintainability of Petition- Supreme Court