Sunday, October 25, 2020

Tweets against CJI – Guilty of contempt – Act committed by...

  SUPREME COURT OF INDIA FULL BENCH IN RE: PRASHANT BHUSHAN AND ANOTHER ( Before : Arun Mishra, B.R. Gavai and Krishna Murari, JJ. ) Suo Motu Contempt Petition...

IN RE PRASHANT BHUSHAN & ANR. ([FOR HEARING ON SENTENCE]) –...

  ITEM NO.2 Court 2 (Video Conferencing) SECTION XVII S U P R E M E C O U R T O F I N D...

IN RE: PRASHANT BHUSHAN & ANR. …. ALLEGED CONTEMNOR(S) “When the...

IN RE: PRASHANT BHUSHAN & ANR. …. ALLEGED CONTEMNOR(S) "In our considered view, the said tweet undermines the dignity and authority of the institution...

HELD “Suffice it to observe that to constitute civil contempt,...

  SUPREME COURT OF INDIA DIVISION BENCH THE WORKMEN THROUGH THE CONVENER FCI LABOUR FEDERATION — Appellant Vs. RAVUTHAR DAWOOD NASEEM — Respondent ( Before : A.M. Khanwilkar and Dinesh...

Contempt of Courts Act, 1971 – Sections 12 and 14 –...

  SUPREME COURT OF INDIA DIVISION BENCH HUKUM CHAND DESWAL — Appellant Vs. SATISH RAJ DESWAL — Respondent ( Before : A.M. Khanwilkar and Dinesh Maheshwari, JJ. ) Contempt Petition (Civil)...

Sentence Order :: “Three Contemnors have no iota of Remorse &...

"Three Contemnors have no iota of Remorse & want to virtually hold Judiciary to Ransom": SC sentences 3 lawyers to 3 Months Imprisonment The Court...

No ill-founded sympathy for Advocates who try to browbeat or threaten...

No ill-founded sympathy for Lawyers who try to browbeat or threaten Judges: Supreme Court holds three lawyers guilty of Contempt of Court The Supreme Court...

Surrender Of Passport Can Be Ordered To Ensure Presence Of Parties...

  SUPREME COURT OF INDIA DIVISION BENCH SHYAM SAHNI — Appellant Vs. ARJUN PRAKASH AND OTHERS — Respondent ( Before : R. Banumathi and A.S. Bopanna, JJ. ) Civil Appeal No....

Initiation of contempt proceedings – Notifications providing for consequential seniority in...

SUPREME COURT OF INDIA FULL BENCH BAJRANG LAL SHARMA — Appellant Vs. C.K. MATHEW AND OTHERS — Respondent ( Before : Uday Umesh Lalit, Indira Banerjee and M.R. Shah,...

Contempt Petition (Civil) -We do not see anything wrong in the...

SUPREME COURT OF INDIA DIVISION BENCH SANJAI KUMAR AND OTHERS — Appellant Vs. DR. PRABHAT KUMAR — Respondent ( Before : Uday Umesh Lalit and M. R. Shah, JJ....

Enforcement of the foreign award in Delhi High Court – Contempt...

SUPREME COURT OF INDIA FULL BENCH VINAY PRAKASH SINGH — Appellant Vs. SAMEER GEHLAUT AND OTHER RESPONDENT ( Before : Ranjan Gogoi, CJI, Deepak Gupta and Sanjiv Khanna, JJ....

Contempt—Contempt in the face of Court–There is no legal requirement for...

2019(2) Law Herald (SC) 943 : 2019 LawHerald.Org 732 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Rohinton Fali Nariman Hon'ble Mr. Justice Vineet Saran Writ...

Contempt—Willful Disobedience—Contempt jurisdiction cannot be invoked on the basis of impressions,...

2019(1) Law Herald (SC) 126 : 2019 LawHerald.Org 504 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice A.M. Khanwilkar Hon'ble Mr. Justice Hemant Gupta Contempt Petition...

Contempt of Courts Act, 1971, S. 12–Criminal contempt-Posting of derogatory remarks...

2018(4) Law Herald (SC) 3116 : 2018 LawHerald.Org 1849 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice A.K. Sikri Hon'ble Mr. Justice R. Subhash Reddy CriminaZ...

Contempt–When the court either suo motu or on a motion or...

2009(1) LAW HERALD (SC) 197 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Cyriac Joseph Civil Appeal No. 7317 of...

Contempt of Courts Act, 1971, S. 12—Contempt—Contemenor was neither apologetic for...

2018(3) Law Herald (SC) 1981 : 2018 LawHerald.Org 1413 IN THE SUPREME COURT OF INDIA Before Honlde Mr. Justice Rohinton Pali Nariman Hon'ble Ms. Justice Indu Malhotra Conmt...

IMP::: Contempt of Court—Consent decree entered before court in matrimonial dispute—Wife...

2018(2) Law Herald (SC) 475 : 2018 LawHerald.Org 957     SUPREME COURT OF INDIA DIVISION BENCH MEENAL BHARGAVA — Appellant Vs. NAVEEN SHARMA — Respondent ( Before : A.K. Sikri and Ashok Bhushan,...

Contempt of Courts Act, 1971, S.19–Appeal–Show Cause Notice-­ Appeal is maintainable...

 (2018) 181 AIC 187 : (2018) AIR(SCW) 90 : (2018) AIR(SC) 90 : (2018) 1 BCR 299 : (2017) 4 HLT 328 : (2018)...

Contempt of Courts, 1971, S.2(b)–Civi! Contempt-Apology is one of the defences...

  (2017) 178 AIC 116 : (2017) AIR(SCW) 3607 : (2017) 4 AIRJharR 420 : (2017) AIR(SC) 3607 : (2017) 3 ApexCourtJudgments(SC) 220 : (2017)...

Contempt of Courts Act, 1971, S.2–Tampering of Court file-Allegation that appellant...

(2017) 179 AIC 159 : (2017) ALLMR(Cri) 3535 : (2017) 3 LawHerald(SC) 2434 : (2017) 5 RCR(Criminal) 800 SUPREME COURT OF INDIA DIVISION BENCH M.D. JAIN — Appellant Vs. BHAGYAVATHI — Respondent ( Before...

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