Delhi High Court (Original Side) Rules, 2018 Notified

January 19, 2018 The Delhi High Court has notified the Delhi High Court (Original Side) Rules, 2018. The Delhi High Court in super session of the Delhi High Court (Original Side) Rules, 1967 has issued the new Rules with respect to practice and procedure for exercise of its ordinary original civil jurisdiction. The Rules will come into force on March More...

by Shilpi Sharan | Published 3 days ago
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By Shilpi Sharan On Wednesday, January 17th, 2018
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Trademark Infringement and Passing off- Law and Important Judgments

January 17, 2018 What is Trademark Infringement? Section 29 of the Trademark Act, 1999 provides remedy in cases of trademark infringement. The statutory provision also enlists the circumstances under which a mark More...

By Shilpi Sharan On Tuesday, January 16th, 2018
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Important Judgments on Lapse of Land Acquisition under 2013 Act

January 16, 2018 Section 24 of Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (2013 Act) enlists the circumstances under which a land acquisition proceedings More...

By Shilpi Sharan On Monday, January 15th, 2018
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Well-Known Trademarks in India: Law and Legalities

January 15, 2018 INTRODUCTION In India well- known trademarks have been accorded extraordinary proprietary rights against registration of identical or deceptively similar marks as well as against their misuse. More...

By Shilpi Sharan On Sunday, January 14th, 2018
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Fortnightly Newsletter- Jan 14, 2018

January 14, 2018 As we reach half way of January, we have witnessed some substantial developments this month with the Supreme Court and High Courts resuming after winter vacation. Some judicial pronouncements have More...

By Shilpi Sharan On Saturday, January 13th, 2018
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Delhi HC: Only Hosting Web Page on Facebook Will not Confer Jurisdiction on Court

January 13, 2018 Case name: News Nation Networks Private Limited v. News Nation Gujrat & Ors. Date of Judgment: December 22, 2017 The present judgment pronounced by the Court in the case is an essential one More...

By Shilpi Sharan On Saturday, January 6th, 2018
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Mediation Legal for Cheque Bouncing Cases u/Section 138 of NI Act

January 06, 2018 In a remarkable judgment passed by the Delhi High Court, the Court has drawn a distinction between traditional criminal cases and offence under Section 138 of Negotiable Instruments Act, 1881 to More...

By Shilpi Sharan On Sunday, December 31st, 2017
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Annual Newsletter- Landmark Judgments of 2017

December 31, 2017 As  we get ready to bid farewell to 2017 and welcome 2018, VakilNo1 presents its Annual Newsletter comprising of landmark judicial pronouncements in 2017. The cases covered in this newsletter More...

By Shilpi Sharan On Friday, December 29th, 2017
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Landmark Judgments of 2017 on Maintenance

December 29, 2017 In this article we bring for you a conspectus of important judgments which aid in contouring and determining cases pertaining to claim of maintenance including interim maintenance in India. It More...

By Shilpi Sharan On Thursday, December 28th, 2017
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Delhi HC Condemns Practice of Filing Baseless Claims in IPR Cases

December 28, 2017 Godfrey Phillips India Limited vs P.T.I Private Limited & Ors. Date of Judgment: December 22, 2017 In this recent case, the Delhi High Court while denying relief to the Plaintiff on the ground More...