Legal News June 26, 2013 Updates

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Legal News June 26, 2013 Updates

Defaulters have to pay more now if a cheque bounces

Apart from jail term or heavy penalty, now the issuer of a dishonoured cheque will also have to lose their active account permanently, reports ET.

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PIL for ban on Ranbaxy drugs dismissed: Supreme Court

Today, the Supreme Court has dismissed a Public Interest Litigation that asked for a ban on medicines manufactured by Ranbaxy Laboratories, India’s largest drug company by sales.

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Bombay HC orders govt to clear transplant pleas in four weeks

The Bombay high court has directed the state government to make sure that all applications waiting for transplant permission should not be kept pending for six months.

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Bar girls on one week leave, Karnataka HC Orders

As per the Karnataka High Court’s instructions, Bangalore city bar girls are on the way to go back home for a week, till the state government comes out with guidelines on their working conditions, DNA reports.

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1 COMMENT

  1. sir the pages of cpc,crpc,ipc,constitution cannot be uploaded fully .please correct it sir uf it can be,
    otherwise the site is most useful one for legal fraternity

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