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Newton’s 3rd Law: Every Action has an Equal and Opposite Reaction. So resolve queries and help others if you have answers because there will be a day when you will have queries and just like you helped others, others will come to your help.

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  • dev

    Section 24 of Hindi succession act

    A widow of predeceased son of deceased can inherit the property of deceased if on the date of succession open she had remarried?

    Kuldeep Singh


  • dev

    Cheque bounce case.

    If in cheque bounce case accused is not appearing before the court after having issuance of non bailable warrant then warrant of attachment has been issued, but complainant don't have any property of the accuesed now what next solution in that case. Can judge declare him P.O Or give me your suggestion that how we tighten the grip according to law on the accuesed person.

    Noel Lal


  • dev

    Domestic violence act

    Is domestic violence complaint filed by the complainant after one year of separation is maintainable

    Kuldeep Kumar


  • dev

    Which type of offence comes under petty offence

    Offence where the maximum punishment is 7 yrs comes under petty offence

    Kuldeep Kumar


  • dev

    138 ni act

    Information

    Devender Kumar


  • dev

    14 FOREIGNERS ACT

    IS THERE ANY RELEIF FOR FOREIGNERS ARRESTED U/S 14 FOREIGNERS ACT IN HIGH COURT

    Kuldeep Kumar


  • dev

    Criminal conspiracy

    Punishment

    ALOK CHANDA