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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

    Right of regularization in autonomous body or in authority's

    I am working under government body (principle employer) since 2003,and then under changed contractor since September 2007.then contract expired in 2014 after that in extension of 6 months till April 2018.now statutory body instructed to contractor to demobilize except me from their work 17april2018 onwards.but after 17 april2018 till date I ha e nit been paid my salary.meanwhile they get approval for my appointment but prior to approval taken my consent in application for to work for them unconditional. My question is can I ask my regularization in the authority. As I have crossed period of 89 days and 340 days in same place .The nature of work is special and may be parennial or permanent. Please suggest how to approach the court so that my plight can be addressed

    Sujeet Soni


  • dev

    appeal under 372 in 138 acquittal

    is that maintainable

    Irfan ghayas


  • dev

    138Ni act

    Whether a judge can discharge the accused in summon case(or to be more specific in 138 case) after summoning and before or at framing of notice if on offence u/s 138 ni act if the person is not the propiretor and the cheque is drawn by his wife nd not by him and can be he discharged ..Any judgment

    Himanshu Ahuja


  • dev

    138 ni act

    Husband is not a proprietor and the cheque was drawn by his wife but case filed against husband under influence that he is proprietor and can husband be discharged under 138 ni act nd summon is issued against him

    Himanshu Ahuja


  • dev

    recording of dying declaration without taking fitness certificate

    Please let us know the validity of dying declaration with obtaining fitness certificate

    Nasib Bhat


  • dev

    repayment of loan amount

    home buyer is not liable to repay till offer of possession of flat

    M L Sharma


  • dev

    consequense to the complainant (victim).

    if FIR was lodged under section 354 B INDIAN PENAL CODE,1860 but victim's statement is not recorded by the police under section 161 or 164 crpc. what is the remedy available in the favour of victim.

    bharat tokas