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

FSSAI
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SC refuses to lift stay order on legal regime for food products

A two judge bench of the Apex Court, comprising of Justices J S Khehar and C Nagappan was examining a plea filed by FSSAI in which the food authority had asked to modify the stay order passed by the Bombay High Court. Appearing on behalf of the FSSAI, senior advocate Paras Kuhad had earlier argued that the food authority had been handicapped from examining any food product by the said stay order, stating that the order was affecting the entire industry and that the entire food safety mechanism had been rendered ineffective.

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

provident fund
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PF contributions limit set to INR 6500 per month by Supreme Court

As per the Provident Fund regulations, PF is calculated at 12 per cent against the basic wages. INR 6,500 is the standard limit against which the PF is computed. Both the employer and employees can make decisions to make PF contributions on salary payments that exceed INR 6,500 per month. However, in such cases, the main issue was the availability of an option to return to lower levels of contributions. The EPFO has now put forward a method for the purpose of clarifying the

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

contempt of court
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Contempt of court leads 24 lawyers to jail in Uttar Pradesh

The convicts, as per the verdict on the matter, will also have pay a fine of INR 1,000/. Only one of the 24 lawyers – Harjeet Singh, will require spending one month in jail. The others will have to spend up to three months in jail as per court order. Embarrassingly, Ghanashyam Agnihotri, the district bar association secretary, was fined INR 2000/ in a second case.

Latest Notifications, Legal News