TRAI Recommends Internet Connectivity Services on Airlines

January 22, 2018 It has been reported that the Telecom Regulatory Authority of India (TRAI) has recommended that Airlines shall be permitted to offer Internet services on air. It has also recommended that making of calls shall be allowed once the aircraft reaches an altitude of 3000 meters. TRAI in its recommendations to the Department of Telecom has More...

by Shilpi Sharan | Published 1 day ago
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By Shilpi Sharan On Friday, January 19th, 2018
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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 More...

By Shilpi Sharan On Thursday, January 18th, 2018
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Petition Filed in SC Demanding Live Streaming of Court Proceedings

January 18, 2018 It has been reported that senior advocate Indira Jaising has lodged a writ petition with the Supreme Court demanding live streaming of court proceedings while deciding matters of national importance. More...

By Shilpi Sharan On Monday, January 8th, 2018
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Consumer Protection Bill, 2018 Introduced in Lok Sabha- Highlights of Bill

January 08, 2018 The much awaited and touted Consumer Protection Bill, 2018 was introduced in the Lok Sabha by Shri Ram Vilas Paswan, Minister of Consumer Affairs, Food and Public Distribution on January 05, 2018. More...

By Shilpi Sharan On Monday, January 8th, 2018
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Center Notifies the Companies (Amendment) Act, 2017

January 08, 2018 The Ministry of Law and Justice notified the Companies (Amendment) Act, 2017 on January 3, 2018. The provisions of the Act will come into force on the date notified by the Central Government. Some More...

By Shilpi Sharan On Saturday, January 6th, 2018
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CCI Invites Comments on Proposed Acquisition of Monsanto by Bayer

January 06, 2018 The Competition Commission of India (CCI) in August, 2017 had received a notice filed by German pharmaceutical giant, Bayer Aktiengesellschaft (Bayer) in relation to acquisition of the entire More...

By Shilpi Sharan On Friday, January 5th, 2018
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SC Takes Strong Note of Child Trafficking, States Added as Respondents

January 05, 2018 In the case National Commission for Protection of Child Rights v. Rajesh Kumar & Ors. taken up by the Supreme Court yesterday, the Petitioner had alleged that in the State of West Bengal, there More...

By Shilpi Sharan On Friday, January 5th, 2018
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Increase in Salary of Judges: Bill Passed by Lok Sabha

January 05, 2018 The High Court and Supreme Court Judges (Salaries and Conditions of Service) Amendment Bill, 2017 was passed by the Lok Sabha on Thursday. The Bill which amends the High Court Judges (Salaries More...

By Shilpi Sharan On Thursday, January 4th, 2018
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Sexual Harassment of Women at Workplace: SC Issues Notice to States

January 04, 2018 It has been reported that the Supreme Court today has issued Notice to States in pursuance of a Public Interest Litigation (PIL) filed in the Supreme Court for proper implementation of the Sexual More...

By Shilpi Sharan On Wednesday, January 3rd, 2018
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Negotiable Instrument (Amendment) Bill, 2017 Introduced in Lok Sabha

January 03, 2018 The Bill to amend the Negotiable Instrument Act, 1881 namely the Negotiable Instrument (Amendment) Bill, 2017 was introduced in the Lok Sabha on January 02, 2018. Key highlights of the Negotiable More...