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Bombay HC declares Delhi HCs decison final on domestic violence case

The bench of judges comprising Chief Justice Mohit Shah and Justice MS Sonak heard a petition filed by Kusum Harsora (54) and her 78 year old mother whose son is an abuser. The petition filed by the duo challenged the exclusion of women other than the wife or live-in partner of a male abuser from the ambit of the Protection of Women from Domestic Violence Act. The exclusion meant that none other than the spouse of an abuser was eligible to be included as ‘aggrieved persons” under the Act.

Bombay High Court, Delhi High Court, Latest Notifications, Legal News, Supreme Court

Delhi HC
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Delhi High Court calls civic bodies lawless and reckless

The division bench of the Court, consisting of Justice Pradeep Nandrajog and Justice Jayant Nath made these observations while reviewing a writ petition filed by the Zamrudpur Welfare Association. The petition had sought to make the South Delhi Municipal Corporation and DDA answerable in its inability to ensure proper traffic movement in the Zamrudpur area and to reverse a decision granted by the DDA approving the use of a community hall as a “barat ghar” or wedding hall.

Delhi High Court, Latest Notifications, Legal News

Patented
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SC rules against simultaneous proceedings in similar patent cases

Justice J.S. Khehar, speaking for the two-judge bench stated that in instances where a issue between the same parties is already under adjudication in a court which has the jurisdiction to pass judgement over the matter, then a law suit involving the same two parties will not be allowed to proceed in another court or legal forum. He added that the judgement reached by the first court would be valid for both instances and must be acceptable to both parties.

Delhi High Court, Latest Notifications, Legal News, Supreme Court

Boeing 777 plane
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Delhi HC decides only erstwhile AI pilots to fly Boeing 777 planes

The court further said that the airline should be allowed to run by the management of Air India Ltd. in whichever way they think will serve their cause the best. Any decision made by the court in the matter will complicate issues. The court also confirmed that the Implementation Committee is already examining the Dharmadhikari Committee Report and trying to put the best method forward.

Delhi High Court, Latest Notifications, Legal News

Delhi HC
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Delhi HC reprimands Delhi govt on failing to promote anti rape laws

Strongly condemning the government’s inaction as “insensitive” and “apathetic”, the court, while slapping the Delhi government with the fine of Rs 2 lakh; also called into question the actions of the Union ministry of women and child development in running a campaign in which the images of the ministers appeared to be larger than the campaign message itself. Also, the decision of the government in publishing most of the advertisements in English also came under fire from the Court.

Delhi High Court, Latest Notifications, Legal News