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Bombay HC asks National Commission for Women to stay in its purview

The division bench comprising Justices Anil Menon and V M Kanade made the observation while hearing a petition filed by KPMG India Pvt. Ltd. for quashing the proceedings. It stated that the terms of reference, which instructed the company to give monetary compensation alongside a bonus and written apology, were “way outside its purview”.

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SC asks Center to name foreign bank account holders

Appearing on the behalf of the government, Solicitor General (SG)Mohan Parasaran had earlier argued that the SIT which had been set up by the Apex Court to investigate the matter, to be headed by Justice BP Jeevan Reddy; had not been set up after Justice Reddy had declined. He stated without SIT appraisal of the information received from Germany about Indian black money stashed in the Liechtenstein bank, the names of the suspected account holders could not be divulged.

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Supreme Court shuts out Lawyer accused of sexual harassment

This marked the first instance when the Apex court has issued such an order, in the wake of the sexual harassment allegations which surfaced in 2013 against two former retired judges, who have both denied the allegations. Since then, a internal committee, Supreme Court’s Gender Sensitisation and Internal Complaints Committee (GSICC) headed by Justice Ranjana Prakash Desai has been formed under the Gender Sensitisation and Sexual Harassment of Women at the Supreme Court of India Regulations , 2013.

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Clinical Trials
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Why no compensation for seriously affected medical trial patients

The bench, consisting of Justices R M Lodha and Kurian Joseph, was deliberating upon a PIL submitted by an NGO, the Swasthya Adhikar Manch, which claimed that “Indians were used as guinea pigs” by big multinational pharmaceutical companies. According to figures presented by the NGO from government sources, out of 57,303 participants to various trials, only 39,022 completed them.

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Justice R M Lodha to be the next Chief Justice of India

Justice Lodha became judge of the Rajasthan High Court on January 31, 1994. He was then on February 16, 1994 transferred to the Bombay High Court, where he served for 13 years. In February 2007, he was re-transferred to the Rajasthan High Court. He became Chief Justice of the Patna High Court in May 2008 and was elevated to the Supreme Court in December 2008.

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Voting rights of NRIs
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Voting rights for NRIs through facility available at the Indian Missions

Justices KS Radhakrishnan and NV Ramana favoured the petition filed by NRI doctor Shamsheer who said that staff at Indian missions abroad can cast their vote at the embassy or High Commission premises, without being physically present in the country. The Election Commission should permit them to exercise their right through facility available at the Indian missions abroad. The bench also asked the Election Commission to respond to their petition by Friday.

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