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 the litigants as well as the Lawyers. The Applications have been launched under the E-Courts Program by the Supreme Court of India. It has More...

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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...

By Shilpi Sharan On Sunday, August 12th, 2018
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Fortnightly Newsletter- August 12, 2018

August 12, 2018 SUPREME COURT JUDGMENTS Motor Vehicle Act – SC Discusses Doctrine of Pay and Recover in MV Accident Cases Case name: Shamanna v. The Divisional Manager, Oriental Insurance Co. Ltd. In this recent More...

By Shilpi Sharan On Friday, August 10th, 2018
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Motor Vehicle Act  – SC Discusses Doctrine of Pay and Recover in MV Accident Cases

August 10, 2018 In this recent case, the two-Judge Bench elaborated on the Doctrine of Pay and Recover in Motor Vehicle Compensation cases. The Doctrine was considered by the Supreme Court in the case of National More...

By Shilpi Sharan On Friday, August 10th, 2018
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Section 163A of MV Act- Insurer u/S 163A of MV Act can’t Raise Defence of Negligence of Victim

August 10, 2018 In the case, the Supreme Court Bench headed by Chief Justice Dipak Misra reiterated that under Section 163A of the Motor Vehicle Act (it provides for payment of compensation on structured formula More...

By Shilpi Sharan On Friday, August 10th, 2018
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Triple Talaq India Bill- Only Victim and Blood Relatives can File FIR

August 10, 2018 Triple Talaq India – The Union Cabinet on Thursday approved incorporation of provision that the criminal complaint under Triple Talaq Bill i.e. The Muslim Women (Protection of Rights on Marriage) More...