Domestic Violence Act- Not all Live-in-Relationships are Covered under the Act- Bombay HC

August 16, 2018 In the case, the issue that fell for consideration before the High Court of Bombay was the interpretation of provision of Section 2(f) of the Protection of Women from Domestic Violence Act, 2005 (Domestic Violence Act). Only those Relationships that Qualify in the Nature of Marriage are Covered u/DV Act Case name: Reshma Begum v. State More...

by Shilpi Sharan | Published 19 hours ago
By Shilpi Sharan On Thursday, August 16th, 2018
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Cruelty under Hindu Marriage Act-Kerala HC Expands scope of Cruelty, Holds Ridiculing Husband is Cruelty

August 16, 2018 Cruelty under Hindu Marriage Act – In this recent case, the High Court of Kerala further expanded the scope of cruelty as a ground for Divorce under the Hindu Marriage Act by holding that More...

By Shilpi Sharan On Thursday, August 16th, 2018
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Eviction of Tenant – No Eviction unless Grounds Seeking Eviction have been Made out- Supreme Court

August 16, 2018 Eviction of Tenant will now not be easy Eviction of Tenant will now not be easy. In a recent case, the Two-Judge Bench of the Supreme Court has succinctly stated that unless and until ground seeking More...

By Shilpi Sharan On Thursday, August 16th, 2018
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Insolvency and Bankruptcy Code Overrides other Enactments – Supreme Court

August 16, 2018 Insolvency and Bankruptcy Code – In this recent case, the Supreme Court has categorically held that the provisions of the Insolvency and Bankruptcy Code, 2016 (Code) will override any enactment More...

By Shilpi Sharan On Tuesday, August 14th, 2018
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E-Courts Project – Supreme Court launches Apps for E-filing, E-payments

August 14, 2018 Supreme Court E-Courts apps Launched – SC launches apps for e-filing, e-payments under e-courts programme The Supreme Court of India launched a host of applications that would be helpful for More...

By Shilpi Sharan On Tuesday, August 14th, 2018
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Sexual Harassment of Women at Workplace Act- Disclosure of compliance by Company made Mandatory

August 14, 2018 In a significant step towards making the workplace safe for the women in the private sector, Ministry of Corporate Affairs has amended the Companies (Accounts) Rules, 2014, making it mandatory to More...

By Shilpi Sharan On Tuesday, August 14th, 2018
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Cheque Dishonor Case –  Punjab & Haryana High Court refuses to quash FIR on these grounds

August 14, 2018 Cheque Dishonor – Complaint u/S 138 of NI Act, does not mean that a person can’t be prosecuted u/S 420, 406 IPC. In this recent case, the High Court of Punjab & Haryana while brushing More...

By Shilpi Sharan On Monday, August 13th, 2018
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SC on Limitation Period For Filing Application to Set Aside Arbitral Award u/S 34 of Arbitration Act

August 13, 2018 In this recent case, the Supreme Court has held that the limitation period to file application for setting aside arbitration award under Section 34 of the Arbitration Act  commences from the date More...

By Shilpi Sharan On Monday, August 13th, 2018
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Trade Dress – Laws and Important Judgments on Trade Dress infringement  

August 13, 2018 Trade Dress – What does the Law Say The term “Trade Dress” has not been rendered an exclusive definition under the Indian Trademark Act. The concept of trade dress has been recognized More...

By Shilpi Sharan On Monday, August 13th, 2018
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Can Husband claim ownership of Property bought in Wife’s name ?

August 13, 2018 Delhi HC: Husband can Claim Ownership over Property Purchased in Wife’s Name An intriguing concern has been settled by the Delhi High Court, whereby the Court while referring to the Amended provision More...