Points to Take Care of When Shopping Online

January 29, 2018     Always shop from a reputed website Never shop from any random website Always check the credentials of the E-commerce website from which you plan to shop Many websites exist which sell counterfeit products, so always check the reputation of the E-commerce website from which you wish to shop If you are shopping from More...

by Shilpi Sharan | Published 3 weeks ago
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By Shilpi Sharan On Thursday, January 25th, 2018
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All you Need to Know about Domestic Violence Act: Law and Judgments

January 25, 2018 In this paper we present a comprehensive overview of an essential legislation i.e. The Protection of Women From Domestic Violence Act, 2005 (hereinafter referred to as the Domestic Violence Act) More...

By Shilpi Sharan On Wednesday, December 20th, 2017
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Why you should not Delay in Filing Consumer Complaint?

December 20, 2017 Delay in filing consumer complaints often renders even a genuine consumer complaint infructuous under the Law. Section 24A of the Consumer Protection Act, 1986 provides for the Limitation period. More...

By Shilpi Sharan On Tuesday, December 19th, 2017
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Important Judgments on Medical Negligence in India

December 19, 2017 What is medical negligence? Poonam Verma v. Ashwin Patel & Ors.[1]– In this case, the Supreme Court delved into the issue of what is medical negligence. In the context, the Court held More...

By Shilpi Sharan On Thursday, December 14th, 2017
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E-commerce Fraud in India- Risk, Measures and Legal Implications

December 14, 2017 In the last decade, the E-commerce sector in India has witnessed an unprecedented growth and if numbers are to be believed then ASSOCHAM Resurgent India Study published in January, 2017 reports More...

By Shilpi Sharan On Tuesday, December 12th, 2017
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Delhi HC: No Exception to Absolute Rule of Confidentiality in Mediation

December 12, 2017 Smriti Madan Kansagra vs Perry Kansagra  Date of Judgment: December 11, 2017 In this recent judgment, passed by the Division Bench of Delhi High Court, the Court has settled the legal proposition More...

By Shilpi Sharan On Thursday, November 30th, 2017
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Trademark Renewal in India: Law and Legal Implications

November 30, 2017 Section 25 of the Trademark Act, 1999 provides for the duration, renewal and removal and restoration of registration. Once a trademark is registered, the same has to be renewed by the registered More...

By Shilpi Sharan On Thursday, November 23rd, 2017
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KNOW THE LAW- Grounds on which a Cheque can be Dishonored

November 23, 2017 Section 138 of the Negotiable Instrument Act, 1881 draws criminal implications in the event of dishonor of cheque (commonly referred to as ‘cheque bounce’) for insufficiency of funds etc. More...

By Shilpi Sharan On Tuesday, November 21st, 2017
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KNOW YOUR RIGHTS- Penalty for not Furnishing RTI Reply

November 21, 2017 The Right to Information Act, 2005 is a beneficial legislation and has been enacted with a view to strengthen the position of general public. Under the RTI, any person who desires to obtain any More...

By Shilpi Sharan On Tuesday, November 21st, 2017
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Steps Involved in Filing of Suit

November 20, 2017 Institution of Suit A suit is instituted by presenting it before the Court or to such Officer that the Court appoints in that behalf by the Plaintiff or his Advocate Essentials of a plaint: The More...