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 assault on women and children will be immune to this new directive. The move, as legal experts believe, could play a big role in relieving More...

by Vakilno1 | Published 7 months ago
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By VakilNo1 On Thursday, August 25th, 2016
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Madras HC directs media not to publish names of judges, lawyers while covering trials

The Madurai Bench of Madras High Court has issued a new directive to its Registrar (Administration) to “request” the media not to broadcast names of judges and lawyers while reporting court news. The reason More...

By VakilNo1 On Monday, July 4th, 2016
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Raipur inaugurated the First Commercial Dispute Resolution Centre and Commercial Court

High Court of Andhra Pradesh held that relative of Complainant wife does not become “relative of the Husband” The High Court of Andhra Pradesh has held that relatives of complainant wife does not become ‘Relative More...

By VakilNo1 On Saturday, July 2nd, 2016
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Modi Government soughts probe into implementation of Uniform Civil Code

Modi Government asked Law Commission to examine implementation of Uniform Civil Code The Modi government has asked the Law Commission headed by retired Supreme Court Judge Balbir Singh Chauhan  to “examine” More...

By VakilNo1 On Wednesday, June 29th, 2016
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9 more judges suspended in Telangana

9 more judges suspended in Telangana The High Court of Judicature in Hyderabad suspended nine more judges, who joined the protest demanding withdrawal of the provisional list of appointments of judicial officers. All More...

By VakilNo1 On Tuesday, June 28th, 2016
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Reserve Bank of India Act Amended

Reserve Bank of India Act Amended “The government has decided to bring the provisions of amended RBI Act regarding constitution of MPC into force on June 27, 2016 so that statutory basis of MPC is made effective,” More...

By VakilNo1 On Saturday, June 25th, 2016
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Prosecution proceedings launched by Delhi court against finance company

Delhi Court launched prosecution proceedings against finance company A Delhi court has taken launched prosecution proceedings against  manager of finance company for snatching a vehicle the company had financed More...

By VakilNo1 On Friday, June 24th, 2016
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Legal News from India and Overseas

Passenger Safety Rules introduced for cab operators The Karnataka On-demand Transportation Technology Aggregators Rules, 2016, has been introduced seeking protection and safety of the customers of the cab as per More...

By VakilNo1 On Wednesday, June 22nd, 2016
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Bombay High Court dismissed PIL objecting to use of word ‘Satyamev Jayate’

Bombay High Court dismissed PIL objecting to use of word ‘Satyamev Jayate’ The Bombay High Court had  dismissed a public interest litigation (PIL) petition that took objection to the use of the words ‘Satyamev More...

By VakilNo1 On Saturday, December 12th, 2015
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Salman withdraws plea from SC to summon Kamaal Khan as witness – Legal News

Salman withdraws plea from SC to summon Kamaal Khan as witness Bombay High Court acquitted Salman Khan in the 2002 hit-and-run case, where after Salman Khan withdrew his plea from the Supreme Court seeking examination More...