Shilpi Sharan

Shilpi Sharan

Shilpi Sharan is the Editor at Vakilno1.com - an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.

By Shilpi Sharan On Friday, April 20th, 2018
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Bombay HC Directs Family Court to Arrange for Divorce Consent via Skype

April 20, 2018 In this technologically advanced world, the Indian Courts are not leaving any stone unturned to utilize cyber age facilities towards simplification of otherwise complicated and lengthy court proceedings. More...

By Shilpi Sharan On Thursday, April 19th, 2018
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Law Commission of India: Bring BCCI under the Purview of RTI Act

April 19, 2018 The Law Commission of India on April 18, 2018 released its 275th Report titled Legal Framework: BCCI vis-à-vis Right to Information Act. The Commission prepared the Report pursuant to Supreme Court’s More...

By Shilpi Sharan On Thursday, April 19th, 2018
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Law Commission of India Suggests no Amendment to Contempt of Courts Act

April 19, 2018 The Law Commission of India on April 18 released its 274th Report on Review of Contempt of Courts Act, 1971 (Limited to Section 2 of the Act). The Commission reviewed the Act in view of reference More...

By Shilpi Sharan On Wednesday, April 18th, 2018
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Kathua Rape Case: Delhi HC Imposes Penalty on Media for Revealing Victim’s Identity

April 18, 2018 In a path breaking move the Delhi High Court has directed media houses to deposit Rs. 10 lakh each as compensation towards revealing the identity of the Kathua rape case victim. Here it would be More...

By Shilpi Sharan On Wednesday, April 18th, 2018
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Accident Compensation: Court Enhances Compensation for Victim in Vegetative State

April 18, 2018 Case name: Master Basid v. K. Sanu & Ors. In an extremely saddening facts and circumstances of the instant case, the Kerala High Court while substantiating on the sorrow and pain of a mother More...

By Shilpi Sharan On Wednesday, April 18th, 2018
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SC Sets Aside Family Court Order Awarding 15 lakhs as Permanent Alimony to Wife

April 18, 2018 Case name: Jalendra Padhiary v. Pragati Chhotray Date of Judgement: April 17, 2018 In this case, the Supreme Court has taken a strong note of permanent alimony of Rs. 15, 00,000/- awarded to the More...

By Shilpi Sharan On Wednesday, April 18th, 2018
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Law Commission for Simultaneous Elections, Suggest Amendments in Constitution

April 18, 2018 It has been reported that the Law Commission of India on April 17, 2018 issued a Public Notice notifying that a Draft Working Paper on “Simultaneous Elections – Constitutional and Legal Perspectives” More...

By Shilpi Sharan On Wednesday, April 18th, 2018
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Can a Husband Claim Maintenance from Wife?

April 18, 2018 YES, a husband can claim maintenance from wife under the statutory provisions of the Hindu Marriage Act, 1955. Under what Laws Husband can claim Maintenance from wife? Section 24 of Hindu Marriage More...

By Shilpi Sharan On Tuesday, April 17th, 2018
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NRI Matrimonial Disputes: Government to Issue LOC against Husbands Evading Arrest

April 17, 2018 In an official statement issued by the Ministry of Women and Child Development it has been apprised that in view of augmented incidents of NRI matrimonial disputes, the Government would issue Five More...

By Shilpi Sharan On Tuesday, April 17th, 2018
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Supreme Court’s Recent Verdict on Circumstantial Evidence

April 17, 2018 Case name: Navaneethakrishnan v. The State by Inspector of Police Date of Judgement: April 16, 2018 In the case, the accused were apprehended and he confessed about committing the crime. Thereafter, More...