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Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  No

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  In general "Review" is possible on the discovery of new facts provided the delay is bonafide. A general answer only can give in this circumstances without going through the orders /documents/pleadings.

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  Dear Sir, Yes, you can file second complaint on discovery of new facts.

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  Dear Sir, In rarest of rare cases such complainant will be entertained.

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  Hi, You may file the second complaint on the basis of new facts.

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  Ok you can file

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  Pls send me the judgement by mail.it will be paid consulting

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  Pls send me the judgement by mail.it will be paid consulting

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  I have to review the facts and the petition which has been filed before court and as well the judgments passed then only I can advise properly regarding this.

Question :  I want to know, if the medical negligence complaint has gone from state commission to Supreme Court and got dismissed because of no proper merits, then can a second complaint be filed on discovery of new facts due to past medical negligence as per the fresh and continuous cause of action?

Subject :  Need guidance in judgment matter. ?
Answer By Lawyer :  In general "Review" is possible on the discovery of new facts provided you can prove the delay is bonafide. A general answer only can give in this circumstances without going through the orders /documents/pleadings
Hari