Vakilno1

This user hasn't shared any profile information

By Vakilno1 On Thursday, September 8th, 2016
1 Comment

FIRs must be on websites within 24-hours of filing, SC tells states

In a move aimed at enforcing police reforms across India, the Supreme Court on Wednesday asked all states and Union Territories (UT) to upload FIRs within 24 hours of filing. Only FIRs relating to rapes and sexual More...

By Vakilno1 On Monday, April 6th, 2015
2 Comments

India under priority watch list by US for patent law

The Constitution of India has enshrined the principle of India as a Sovereign Socialist Secular Democratic Republic. Therefore, India is one of the very few nations in this world which has a socialistic outlook. Many More...

By Vakilno1 On Saturday, February 21st, 2015
0 Comments

Is your Bank Locker Safe – Liability of Banks in case of Locker Theft

LOCKER THEFT: How Safe is your Locker? What is the liability of bank in case of Locker Theft? Lockers are a general tendency now days in every Bank. Almost every Bank offers this facility to its customers. It has More...

sc
By Vakilno1 On Wednesday, February 4th, 2015
0 Comments

Major setback for private developers in Noida and Greater Noida areas after SC upholds Allahabad High Court order

In what could be termed as a big relief for farmers based in the Noida and Greater Noida regions, the Supreme Court on Tuesday upheld the Allahabad High Court’s order that asked the government authorities to More...

law
By Vakilno1 On Tuesday, February 3rd, 2015
1 Comment

5 Latest Supreme Court Judgments on Service Law as on January 31,2015

5 latest judgments of Supreme Court on Service Law covering important aspects like  Promotion, Medical Leave, Misconduct, Lowering of Qualifying Marks for SC & ST candidates  & Withdrawal of Voluntary More...

ban
By Vakilno1 On Monday, February 2nd, 2015
2 Comments

Husband and Wife must file affidavits detailing income, assets, and expenditures during divorce proceedings

The Delhi High Court has ruled that during divorce proceedings, both the husband and the wife need to submit detailed affidavits of their earnings, assets, and expenses at the time of filing divorce or maintenance More...

sc
By Vakilno1 On Friday, January 30th, 2015
0 Comments

Save Trees-Supreme Court to dump additional hardcopy printed Judgments or Causelists from Feb 1

In an effort to protect further damage to environment, the Supreme Court of India has decided not to use papers for issuing additional copies of judgments and causelists. To be effective from February 1, 2015, More...

sc
By Vakilno1 On Thursday, January 29th, 2015
0 Comments

Block all sex determination ads, Supreme Court tell search engines

In an effort to crackdown on gender discrimination against unborn baby girls, the Supreme Court earlier this week issued an order asking Google, Microsoft and Yahoo to take all steps necessary for blocking sex determination More...

sc
By Vakilno1 On Wednesday, January 21st, 2015
0 Comments

Rehabilitation of crime victims is of utmost Importance-Supreme Court

The Supreme Court has ruled that the plight of the victims of a crime must not be overlooked even if the alleged perpetrators evade conviction owing to lack of evidence. In any case, the rehabilitation of crime More...

Rupees
By Vakilno1 On Wednesday, January 21st, 2015
1 Comment

Do not allow citizens to keep over INR 15 lakh at home, says SIT

No citizen of India should be allowed to keep more than INR 15 lakh in cash at home, said a team of experts appointed by the Supreme Court to tackle the issue of black money effectively. The panel comprising retired More...