SC Restrains Couple from Uploading Each Others Photographs on Social Media

January 22, 2018 In the case, the appellant and the complainant-wife contended that their marriage should be annulled and the appellant husband should be allowed to pay a substantial sum of alimony towards her maintenance as a full and final settlement and the complaint petition filed by the wife should also be quashed. Thus, the parties were ready More...

by Shilpi Sharan | Published 13 hours ago
p>

By Shilpi Sharan On Sunday, January 21st, 2018
0 Comments

Supreme Court to Decide on Exclusion of Creamy Layer from SC/ST Category

January 21, 2018 A plea has been lodged in the Supreme Court seeking prevention of creamy layer from availing benefits under the Scheduled Castes/Scheduled Tribes Category. In the case Samta Andolan Samiti v. Union More...

By Shilpi Sharan On Sunday, January 21st, 2018
0 Comments

Caste is Determined by Birth or Marriage? Read SC’s Verdict on this

January 21, 2018 In a landmark judgment, pronounced by the Supreme Court on January 19 in the case of Sunita Singh v. State of Uttar Pradesh (read the case here), the Bench has held that a person’s caste is determined More...

By Shilpi Sharan On Friday, January 19th, 2018
0 Comments

LEGAL SHORTS-Conflict between Fundamental Rights and Directive Principles

January 19, 2018 Fundamental Rights are enshrined under Part III of the Constitution of India  and Directive Principles of State Policy (DPSP) have been enumerated under Part IV of the Constitution of India. Fundamental More...

By Shilpi Sharan On Friday, January 19th, 2018
0 Comments

Constitutional Validity of Adultery Provision to be Decided by Larger Bench of SC

January 19, 2018 In the case Joseph Shine v. Union of India taken up by the Supreme Court earlier this month, the Petitioner had challenged the constitutional validity of Section 497 of the Indian Penal Code  and Section More...

By Shilpi Sharan On Friday, January 19th, 2018
0 Comments

Update on Aadhaar Case- Day 2

January 18, 2018 Senior Advocate Shyam Diwan continued with his arguments against Aadhaar Act and mandatory enrollment promulgated under the Act. Some noteworthy arguments and question raised by the Bench today More...

By Shilpi Sharan On Thursday, January 18th, 2018
0 Comments

Petition Filed in SC Demanding Live Streaming of Court Proceedings

January 18, 2018 It has been reported that senior advocate Indira Jaising has lodged a writ petition with the Supreme Court demanding live streaming of court proceedings while deciding matters of national importance. More...

By Shilpi Sharan On Thursday, January 18th, 2018
0 Comments

Breaking: Supreme Court Stays Ban Imposed on Screening of “Padmavati”

January 18, 2018 The controversial Sanjay Leela Bhansali’s flick “Padmavati” again was taken up by the Supreme Court Bench headed by Chief Justice Dipak Misra today. In a latest development, the Supreme Court More...

By Shilpi Sharan On Thursday, January 18th, 2018
0 Comments

Gujarat HC: Extramarital Affairs is one of the Highest Reasons for Divorce

January 18, 2018 Case name: Bhartiben Bipinbhai Tamboli v. State of Gujarat & Ors. Date of Judgment: January 08, 2018 In this case, two intrinsic issues were deliberated elaborately by the Gujarat High Court. More...

By Shilpi Sharan On Thursday, January 18th, 2018
0 Comments

Update on Aadhaar case- Day 1

January 17, 2018 One of the most touted and contentious issues of our times i.e. Aadhaar case was taken up by 5-Judge Constitution Bench of the Supreme Court today. With all eyes on the case, the opening statement More...