New rule for lawyers experience in Supreme Court challenged

law

Bar Council of India has been issued a notice by the Madras High Court on the petition which was provided earlier by BCI that to be a Supreme Court lawyer five years experience is must. The notice challenges the new rule which states that the lawyers should have atleast practiced for two years in the subordinate courts and three years in high courts More...

by Divya | Published 4 weeks ago

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Rape
By Divya On Wednesday, November 19th, 2014
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Majority of rapists are known to victims: Delhi Police

The fresh data submitted by the Delhi Police to the Delhi High Court on women’s safety in the capital has become a matter of concern. The report reveals that over 60 per cent of all cases of sexual offences against More...

property
By Kishwar On Thursday, August 14th, 2014
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HC orders against claims of self acquired property of in-laws

The Delhi High Court in a noteworthy order, passed the judgment that a daughter-in-law cannot insist on the right to the self acquired property of her in-laws as this is not categorized under the classification More...

legalfrms
By VakilNo1 On Thursday, March 7th, 2013
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Form ST-7

FORM OF APPLICATION TO APPELLATE TRIBUNAL UNDER SECTION 86(2) OF THE FINANCE ACT, 1994 (32 OF 1994) IN THE CUSTOMS, EXCISE AND GOLD (CONTROL) APPELLATE TRIBUNAL Appeal No. …………. of ………. More...

By VakilNo1 On Thursday, March 7th, 2013
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Form ST-6

FORM OF APPEAL TO APPELLATE TRIBUNAL UNDER SECTION 86 OF THE FINANCE ACT, 1994 (32 OF 1994) IN THE CUSTOMS, EXCISE AND GOLD (CONTROL) APPELLATE TRIBUNAL Appeal No. ………….. of ……….. More...

By VakilNo1 On Thursday, March 7th, 2013
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Form ST-5

FORM OF APPEAL TO APPELLATE TRIBUNAL UNDER SECTION 86 OF THE FINANCE ACT, 1994 (32 OF 1994) IN THE CUSTOMS, EXCISE AND GOLD (CONTROL) APPELLATE TRIBUNAL Appeal No. ………….. of ……….. More...

By VakilNo1 On Thursday, March 7th, 2013
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Form ST-4

FORM OF APPEAL TO COLLECTOR OF CENTRAL EXCISE (APPEALS) UNDER SECTION 85 OF THE FINANCE ACT, 1994 (32 OF 1994) 1. No. ……. of ……. 19 2. Name and address of the appellant 3. Designation and More...

By VakilNo1 On Thursday, March 7th, 2013
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Form ST-3A

MEMORANDUM FOR PROVISIONAL DEPOSIT UNDER RULE 6 OF THE SERVICE TAX RULES, 1994 For the month of 19 S. No. Provisional value of taxable service in terms of section 67 of the Act Provisional amount of service tax@ More...

By VakilNo1 On Thursday, March 7th, 2013
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Form ST-3

RETURN OF SERVICE TAX CREDITED TO THE GOVERNMENT OF INDIA FOR THE QUARTER ENDING …… 19….. COLLECTORATE 1. Name of the assessee 2. Category of service 3. Central Excise Registration No. S. No. Month More...

By VakilNo1 On Thursday, March 7th, 2013
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Form ST-2

CERTIFICATE OF REGISTRATION UNDER SECTION 69 OF THE FINANCE ACT, 1994 (32 OF 1994) 1. Shri/Ms. (Name with complete address of premises) having undertaken to comply with the conditions prescribed in the Service Tax More...