Delhi HC
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Delhi HC widens the scope for definition of an agent

In a recent judgment, Justice Suresh Kait of the High Court concluded that under Section 57(3) of the Registration Act, there is no embargo on supplying the copy of a public document in favor of any interested person. The HC’s ruling is sure to bring some smile to the faces of people who buy property from holders of power of attorney, but are unable to provide the proof of transaction in the event of any disputes. The buyer may also confront with issues if the owner of the property repudiates the sale agreement.

Delhi High Court, Latest Notifications, Legal News

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Delhi HC proposes special team to tackle rising abductions

The court’s orders came in the wake of a plea filed by a man named Ranjit, the father of a missing daughter. The man filed the plea in the High Court on March after the police failed to take the required action. During the hearing, the court observed that the police initially refused to hear Ranjit’s complain when he approached them after his daughter went missing. It took nearly two weeks for the sleuths to get hold of the girl’s call details.

Delhi High Court, Latest Notifications, Legal News

FIFA 2014
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HC orders websites to stop showing FIFA 2014 matches on Sonys plea

The vacation Judge V Kameswar Rao ordered the websites mentioned in the petition filed by MSM, and also others which are later found of infringing MSM’s broadcasting rights, be blocked by the various Internet Service Providers (ISPs). In addition, the High Court registry has also been directed to inform the Department of Telecommunications (DoT) and Department of Information Technology of the court’s order, so that they can steps to enforce it among the ISP’s.

Delhi High Court, Latest Notifications, Legal News

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Delhi High Court rolls out new guidelines for foreign prisoners

The guidelines will ensure that any foreign prisoner, who has completed his sentence, is deported to his respective country within a period of two weeks. In cases where the nationality of the prisoner cannot be ascertained, he is to be issued a long-term visa and an identity certificate so that he can make a living here in India till the time more permanent steps can be taken. Such cases are also to be referred to the United Nations for resettlement outside India.

Delhi High Court, Latest Notifications, Legal News

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PepsiCo overpowers local company in crucial trademark battle

A bench set by the Delhi High Court awarded the verdict in favor of the Indian division of the multinational soft drink giant. The bench comprising Justice GS Sistani also ordered PSI Ganesh Marketing – the adversary in the case, to refrain from using “deceptively similar” trademark ‘Aqua Fies’ as it could lead to an infringement of copyright and trademark.

Delhi High Court, Latest Notifications, Legal News