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Important Judgments

Page Type

 

FAO-6206-2013

"Motor accident claims cases - Interim directions to Police, Insurance Companies and District Legal Service Authority for securing assistance from the time of accidents till awards are passed."

 

CRM-M-2509-2016

"Summoning order in Dinanagar incident challenged before the court. While issuing notice to respondent, High Court stays execution of warrants against Editor and Press Correspondent of 'The Tribune'."

 

FAO-6803-2011

"Motor accident claims - no provision for loss of expectation of life will be determined on a separate head in fatal accident cases, if loss of dependency is assessed. Loss to estate will have to be merely notional modest sum, unless the deceased had high income status and had large saving".

 

CRM-M-24864-2015

"FIR lodged by public servant alleging assault, use of criminal force and deterring him from discharge of public duty, cannot be quashed on the basis of compromise. The officer lodging the FIR loses the competence to enter into an amicable settlement on behalf of the State. In the instant case petitioner subverted the election process. An IAS officer has entered into compromise. Plea for quashing rejected. Chief Secretary is directed to examine whether departmental action needs to be initiated against the officer."

 

CWP-24508-2015

"The Maintenance and Welfare of Parents and Senior Citizens Act, 2007 and the Rules framed thereunder-Father sought ejectment of son from his property-Held, son is only a licencee living in the premises owned by the father on the basis of the concession given and thus, the District Magistrate is competent to order his eviction-Further held, the property of the father is to be protected as mandated by Section 22 r/w Rule 23 and Para 1 of Action Plan."

 

CR-3595-2014

"Civil Trial Procedure- Mandate of Order 18 Rule 3A requiring party to be examined before other witnesses to be strictly followed. The party that does not obtain prior permission from court will loose right to give evidence or if given in breach of law, the evidence will be eschewed.."