Raipur inaugurated the First Commercial Dispute Resolution Centre and Commercial Court

High Court of Andhra Pradesh held that relative of Complainant wife does not become “relative of the Husband”

The High Court of Andhra Pradesh has held that relatives of complainant wife does not become ‘Relative of the Husband’ to attract Section 498A IPC. High Court quashed criminal proceedings against sister in law of the complainant (her brother’s wife), observing that she being a relative of the complainant, cannot be said to be the relative of the husband of the complainant.

It is true by virtue of marriage between Husband  and complainant, the relatives of one side became relatives of both sides in a general sense. However, for the strict construction of penal provision under Section 498A, relative of the complainant, cannot be said to be the relative of the husband of the complainant.”

Andhra Pradesh High Court held that dismissal of 45 appeals by a District t Judge in a span of 3 days is no ground to seek transfer of appeal to another court
The High court of Andhra Pradesh has held that  mere apprehension of litigants that they might not get justice from a particular judge, because the judge dismissed around 45 appeals within three days, is not a ground to transfer the case to another court.

Dismissing the petitions, the bench said: “The transfer petitions are completely devoid of merits and were liable to be thrown out without much ado, on the short ground that the dismissal of 45 appeals in a span of three days can hardly give rise to an apprehension of the nature pleaded by the petitioners. When Courts, which move at snail’s pace, are ridiculed, we do not know how Courts that proceed on fast track could also be condemned.”

Raipur inaugurated the First Commercial Dispute Resolution Centre and Commercial Court

India’s first Commercial Dispute Resolution Centre and Commercial Court has been inaugurated in Raipur. It also consists of arbitration centre and a mediation centre.

It will  help the investors and business world. The premises house ultra-modern facilities such as video-conferencing, e-court, e-library, e-filing and e-summons.

Andhra Pradesh high Court held that Mere absence of genuine need is no ground to refuse Arms License

The High Court of Andhra Pradesh has held that reiterated that an application for grant of an arms licence shall not be refused on a vague ground such as absence of genuine need.

The Court observed that unless the licensing authority is satisfied that any of the grounds mentioned in Section 14(1)(b of the Arms Act exists, an application for grant of an arms licence shall not be refused on a vague ground such as absence of genuine need.

 

Apex Court asked government to verify barriers to entry of disabled in government service

The Apex Court asked the NDA government to investigate the “barriers” preventing disabled persons from entering government service as it is State’s obligation  to provide them at least three per cent reservation in public sector jobs.

The apex court said the government must investigate the barriers to their entry by rigorous standards within the legal framework of the 1995 Act.

The apex court observed that there is hardly any representation of disabled persons in higher governmental hierarchy despite certain posts having been identified as suitable for them.

 

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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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