Sunday, November 29, 2020

V IMP :: Expeditious Adjudication Of Cheque Bounce Cases: SC Registers...

Expeditious Adjudication Of Cheque Bounce Cases: SC Registers Suo Motu Writ Petition LIVELAW NEWS NETWORK 7 March 2020 7:28 PM The Supreme Court has registered a...

Rebuttal Of Presumption U/s 139 NI Act Can Only Be Done...

Rebuttal Of Presumption U/s 139 NI Act Can Only Be Done After Adducing Evidence: SC LIVELAW NEWS NETWORK 23 Feb 2020 12:34 PM "Rebuttal can be...

Defence That ‘Cheque Issued As Security’ Not Believable In Absence Of...

Defence That 'Cheque Issued As Security' Not Believable In Absence Of Further Evidence To Rebut Presumption U/s 139 NI Act : SC LIVELAW NEWS...

Negotiable Instruments Act, 1881 – Section 139 – Section 139 of...

SUPREME COURT OF INDIA DIVISION BENCH APS FOREX SERVICES PRIVATE LIMITED — Appellant Vs. SHAKTI INTERNATIONAL FASHION LINKERS AND OTHERS — Respondent ( Before : Ashok Bhushan and M....

Supreme Court has observed that a cheque bounce complaint under Section...

Complaint U/s 138 NI Act Cannot Be Quashed When Disputed Question Of Facts Are Involved: SC LIVELAW NEWS NETWORK 11 Feb 2020 5:10 PM The Supreme...

Section 138 NI Act: Production Of Account Book Not Relevant In...

Section 138 NI Act: Production Of Account Book Not Relevant In Cheque Bounce Cases: SC LIVELAW NEWS NETWORK 4 Feb 2020 4:13 PM "Production of the...

Negotiable Instruments Act, 1881 – Section 138 – Dishonour of cheque...

NI Act: Section 148 Has Retrospective Application, But 143A Is Prospective, Reiterates SC Ashok Kini 8 Jan 2020 4:57 PM The Supreme Court has reiterated that...

Complaint U/s 138 NI Act Maintainable Against Dishonour Of Cheque Issued...

Complaint U/s 138 NI Act Maintainable Against Dishonour Of Cheque Issued Pursuant To Lok Adalat Award: BY: ASHOK KINI7 Nov 2019 5:00 PM "Every award of...

Negotiable Instruments Act, 1881 – Sections 118(a) and 138 – Criminal...

SUPREME COURT OF INDIA DIVISION BENCH UTTAM RAM — Appellant Vs. DEVINDER SINGH HUDAN AND ANOTHER — Respondent ( Before : L. Nageswara Rao and Hemant Gupta, JJ. ) Criminal...

Negotiable Instruments Act, 1881, S.138 and S.139—Dishonour of Cheque- -Presumption of...

2019(3) Law Herald (SC) 1829 : 2019 LawHerald.Org 1234 IN THE SUPREME COURT OF INDIA Before Hon ble Mr. Justice L. Nageswara Rao Hon'ble Mr. Justice Hemant...

“The oral and the documentary evidence adduced by the complainant are...

The Supreme Court on Wednesday made pertinent observations regarding the burden of proof that falls upon opposing parties in a cheque bouncing dispute under...

Dishonour of Cheque—Offence by Company—Company not arraigned as an accused—High Court...

2019(2) Law Herald (P&H) 933 (SC) : 2019 LawHerald.Org 612 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Dr. Dhananjaya Y. Chandrachud Criminal Appeal No. 1465...

Section 143A of Negotiable Instruments Act on Interim Compensation is not...

Section 143A of Negotiable Instruments Act on Interim Compensation is not retrospective, SC Murali Krishnan July 31 2019

Dishonour of Cheque—Second Notice—Cause of action for filing complaint commences with...

2019(2) Law Herald (SC) 1698 : 2019 LawHerald.Org 1025 IN THE SUPREME COURT OF INDIA Before

Negotiable Instruments Act, 1881 (NI) – Sections 138, 143A and 148...

SUPREME COURT OF INDIA DIVISION BENCH  SURINDER SINGH DESWAL @ COL. S.S.DESWAL AND OTHERS — Appellant  Vs.  VIRENDER GANDHI...

Dishonour of Cheque—Friendly Loan—When financial capacity of complainant...

2019(2) Law Herald (SC) 1113 : 2019 LawHerald.Org 826 IN THE SUPREME COURT OF INDIA Before

Dishonour of Cheque—Friendly Loan—Failure of complainant to prove the source of...

2019(2) Law Herald (SC) 1029 : 2019 LawHerald.Org 784 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice Dinesh Maheshwari Criminal...

SCOI::: Issue involved in this matter is whether Section 143-A introduced...

ITEM NO.29                COURT NO.8                SECTION II-C SUPREME     COURT     OF     INDIA RECORD OF  PROCEEDINGS Petition for Special Leave to Appeal (Crl.) No.3342/2019 (Arising out of impugned final judgment...

Dishonour of Cheque—Offence by Company—Quashing—Role of a Director in a company...

2019(2) Law Herald (SC) 939 : 2019 LawHerald.Org 731 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice N.V. Ramana Hon'ble Mr. Justice Mohan M. Shantanagoudar Hon'ble Ms....

Negotiable Instruments Act, 1881 (NI) – Section 138–Court cannot insist on...

SUPREME COURT OF INDIA DIVISION BENCH BASALINGAPPA — Appellant Vs. MUDIBASAPPA — Respondent ( Before : Ashok Bhushan and K.M. Joseph, JJ. ) Criminal Appeal No. 636 of 2019 (Arising...

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