VakilNo1

Vakilno1 is a group of Law Enthusiasts and Legal Experts in India with a passion to provide the latest info and articles on Indian Legal System

By VakilNo1 On Friday, October 21st, 2016
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What is a Legal Notice ? How and when to file a legal notice ?

(adsbygoogle = window.adsbygoogle || []).push({}); Check out this Video to know about  Legal Notice – Legal Notice and its importance – What is a Legal Notice ? Procedure of filing & More...

divorce by mutual consent
By VakilNo1 On Wednesday, October 12th, 2016
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Divorce by Mutual Consent in India- Step by Step Procedure

What is divorce by mutual consent? Under Section 13-B of the Hindu Marriage Act, 1955, the parties can seek divorce by mutual consent by filing a petition before the court. Mutual consent means that both the parties More...

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 Friday, July 8th, 2016
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Apex Court ordered compensation of Rs. 1 Crore to Railways for roof travel deaths

Apex Court held that Limitation period with respect to contempt proceedings is applicable even if it is a suo motu contempt proceedings The Apex Court has held that period of one year limitation as provided under More...

By VakilNo1 On Wednesday, July 6th, 2016
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Madras High Court asked Immigration Bureau to treat Mother as Natural Guardian of Minor

Madras High Court asked Immigration Bureau to treat Mother as Natural Guardian of Minor The Madras High Court, has asked the Bureau of Immigration to consider the application of registering minor child as “Overseas 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...