AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Supreme Court Judgments


Latest Supreme Court of India Judgments 2018

Subscribe

RSS Feed img








Mrs. Mehar Rusi Dalal Vs. T. K. Banerjee & Ors [2004] Insc 355 (5 May 2004)

S. N. Variava & H. K. Sema

IN SPECIAL LEAVE PETITION (C) NO. 14709 OF 1997 S. N. VARIAVA, J.

We have heard parties.

In our view, every party has a right to move a Court of Law for adjudication of his rights. Mere filing of proceedings in a Court of Law and applying to a Court of Law that the payment may not be made would not amount to breach of undertaking. We therefore see no reason to punish for contempt. The contempt notice will stand discharged.

There will be no order as to costs.

 

 Back


 



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys