TS Thakur to succeed HL Dattu as new Chief Justice of India

Supreme Court of India

The most senior Supreme Court judge, Justice TS Thakur will become the 43rd Chief Justice of India (CJI) to succeed the current Chief Justice of India H.L. Dattu, who will retire on 1st Dec 2015. Under the memorandum of procedure evolved under the collegium system, it is customary and a convention for the outgoing CJI to name the most senior judge More...

by VakilNo1 | Published 2 years ago
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Aadhar Card
By VakilNo1 On Friday, October 16th, 2015
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Supreme Court allows voluntary use of Aadhaar Card

The Supreme Court allowed citizens of India to voluntarily use Aadhaar card to gain benefits under four schemes. However, the absence of an Aadhaar card would not forbid people from availing advantage from these More...

Ordinance
By VakilNo1 On Thursday, October 15th, 2015
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SC stays Maharashtra Police Act that had banned dance bars

October 15, 2015 – The Supreme Court stayed the operation of Maharashtra Police Act (2014 amendment) that had banned dance bars in Maharashtra. The reopening of dance bars across the State is expected now. However, More...

By VakilNo1 On Monday, October 12th, 2015
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Use of Aadhaar card: Supreme Court declines to modify its order

The Supreme Court declined to immediately modify its order for the wider use of Aadhaar card as proof of identity by mobile companies, banks and the stock markets. Instead, the government’s plea was referred More...

By VakilNo1 On Wednesday, November 12th, 2014
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5 years experience a must to be a Supreme Court lawyer: BCI

The Bar Council of India has specified that “5 years experience a must to be a Supreme Court lawyer” With the new Certificate of Practice and Renewal Rules issued in 2014, the Bar Council of India (BCI) More...

By Vakilno1 On Monday, October 13th, 2014
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Weak jury causing unacceptable delay in Criminal Justice System

Cases are piling up in courts because of weak judges and lazy Lawyers, causing unacceptable delay in the criminal justice system, said the Supreme Court of India on Thursday. The apex court’s observation has come More...

By Vakilno1 On Tuesday, September 30th, 2014
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Justice HL Dattu joins as the Chief Justice of India

Justice Handyala Lakshminarayanaswamy Dattu on Sunday was sworn in as the 42nd Chief Justice of India by President of India Pranab Mukherjee. Going by the tradition, Justice Dattu took oath in the name of the almighty More...

By Satish Sharma On Thursday, July 3rd, 2014
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SC orders for magistrate’s approval for arrests under anti dowry law

Expressing its concern over the misuse of Section 498A of IPC, the Supreme Court on Wednesday restrained the police from automatically making any arrest under the dubious anti-dowry law. The court observed that More...

Supreme Court of India
By Vakilno1 On Thursday, May 8th, 2014
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Supreme Court says blocking porn sites in India can cause greater harm

According to the Center’s reply to the Supreme Court, it is impossible to block porn sites in India and the action will also cause literary content describing meaning of such words made unavailable to the public. Additional More...