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Latest Important Judgements List


Sno. Case No Description Judgment
CWP No 24614 of 2016Promotion to IAS -- Judicial Review -- of selection proceedings not excluded. Categorization of officer by Selection Committee has to be objective -- to be supported by relevant material on record.
FAO No. 4287 of 2005Accident claim --- Act Policy -- Passengers in Private Passenger Car and Pillion Rider on Motor Cycle included --- entitled to compensation from Insurance Company. Concept of Gratuitous Passengers -- does not survive under Ne
FAO No.3878 of 2015Accident claim -- claimants getting benefits under ESI Act claim under Section 166 of the Motor Vehicels Act --Not barred by Section 53 of ESI Act --- Section 53 of ESI Act bars only receiving similar compensation or benefits
RSA-988-2011Suit for permanent injunction - based on claim under Section 53-A of Transfer of Property- Maintainable.
FAO-152 of 2017Accident claim -vehicle registered and insured in India - Accident in Nepal-Insurance Company liable to pay compensation - No extra premium can be charged for third party insurance even for extra territorial coverage.
RSA- 351- 2016Suit in the name of assumed business name of proprietary concern -- maintainable
COCP-1484-2016 "Name of Sunam Town changed to Sunam Udham Singh Wala. Railway Station henceforth would be known as "Sunam Udham Singh Wala Railway Station" in view of supreme sacrifice of Shaheed Udham Singh - directs High Court."
CRM-M 31881 of 2015 "Fastway Case - Petitioner levels allegations in affidavit of harassment by police at the behest of private respondents. Reply of the State sought by the H.C. "
CRM M-5108 of 2016 "Baggu Khan's case. Alleges false implication by police in a case under NDPS Act as the SHO was bribed. Investigation handed-over to CBI with liberty to take action against guilty officials, if any. "
CRM-26067-2015 "Dr. Deepak A.N., Senior Resident, Department of Neuro Surgery, P.G.I., Chandigarh and Dr. Karamjit Singh, Medico Legal Expert, Rajindra Hospital. Patiala Summoned by the Punjab and Haryana High Court for Clarification in which accused are seeking bail in a case of attempt to murder."