Sushmita Dasgupta

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By Sushmita Dasgupta On Friday, January 10th, 2014
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Runaway couples must prove they have money while seeking state protection: High Court

In what could be termed as a big worry for many lovebirds across the country, the Punjab and Haryana High Court has ruled that runaway couples must prove they have money before seeking state protection. Runaway More...

By Sushmita Dasgupta On Friday, January 10th, 2014
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Lawyers, Police Rapped by Supreme Court for failed cases

The Supreme Court of India has ordered the home department of all state governments to fasten accountability on public prosecutors and investigating officers so as to ensure that justice is not defiled due to deliberate More...

By Sushmita Dasgupta On Monday, December 23rd, 2013
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Judges should refrain from making gender-biased insensitive remarks, says Delhi HC

Judges hearing cases pertaining to women should refrain from making any kind of insensitive and gender biased comment, says the Delhi High Court. The division bench comprising of justice V Kameswar Rao and justice More...

By Sushmita Dasgupta On Monday, December 16th, 2013
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SC not to modify ruling on disqualification of convicted MPs

The Supreme Court of India on Monday rejected a plea for modifying an earlier judgment on disqualification of MPs and MLAs convicted of serious offences. SC not to modify ruling on disqualification of convicted More...

By Sushmita Dasgupta On Friday, December 13th, 2013
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Who said what about Supreme Court’s ban on homsexuality

The Supreme Court of India on Wednesday ruled that homosexuality is an offence under the Section 377 of the Indian Penal Code and hence can not be legalized. The apex court had set aside a previous ruling by the More...

By Sushmita Dasgupta On Wednesday, December 11th, 2013
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Homosexuality is illegal, rules Supreme Court

In what could be termed as a big setback to the lesbian, gay, bisexual and transgender (LGBT) community in the country, the Supreme Court of India on Wednesday ruled that consensual sex with an adult of the same More...

By Sushmita Dasgupta On Wednesday, December 11th, 2013
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Supreme Court: Only High Statutory Offices should get “Lal Battis”

The Supreme Court of India on Tuesday asked the government to ensure that only high dignitaries and those holding constitutional posts are provided red beacons. Supreme Court: Only High Statutory Offices Should More...

By Sushmita Dasgupta On Friday, December 6th, 2013
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Appoint sportsmen, not businessmen to head sports bodies: Supreme Court

Disapproving the long running tradition of appointing powerful businessmen or politicians as head of sports bodies, the Supreme Court on Thursday urged that only sportsmen should be selected for such critical positions. Appoint More...

By Sushmita Dasgupta On Thursday, December 5th, 2013
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No reemployment for sacked employees after acquittal, says SC

In what could be termed as a landmark judgment, the Supreme Court of India has ruled that any employee, sacked due to disciplinary reasons, is not entitled to reinstatement as a “matter of right” after his acquittal More...

By Sushmita Dasgupta On Thursday, December 5th, 2013
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Supreme Court for stricter laws for Milk Adulteration

Milk adulteration should amount to life imprisonment, says Supreme Court Taking a strong stand against milk adulteration, the Supreme Court of India on Thursday urged that anyone found involved in the illicit activity More...