Babri Masjid Case- SC Fixes Next Hearing on February 08

December 05, 2017 The controversial batch of appeals pertaining to the Ram-Janmbhoomi- Babri Masjid Title was taken up by the Supreme Court today. Three-Judge Supreme Court Bench headed by Chief Justice of India Dipak Misra commenced the hearing in the matter today. Reportedly, 13 appeals have been filed against the 2010 judgment of High Court of Allahabad More...

by Shilpi Sharan | Published 1 week ago
p>

By Shilpi Sharan On Monday, December 4th, 2017
0 Comments

SC: Defendant cannot Object Plaintiff’s Application for Withdrawal of Suit

December 04, 2017 Anil Kumar Singhv. Vijay Pal Singh & Ors. Date of Judgment: November 30, 2017 In this recent judgment the Supreme Court elucidated the law relating to withdrawal of suit under Order 23 Rule More...

By Shilpi Sharan On Monday, December 4th, 2017
0 Comments

Limitation Act: Invoking Residuary Entry when Act Provides Specific Limitation

December 04, 2017 Damini and Another v. Managing Director, Jodhpur Vidyut Vitran Nigam Ltd. & Anr. Date of Judgment: September 14, 2017 In a recent case, the Supreme Court has held that residuary entry under More...

By Shilpi Sharan On Monday, December 4th, 2017
0 Comments

SC: Stay Trademark Infringement Suit in case of Rectification Proceeding

December 04, 2017 Patel Field Marshal Agencies and ANR. Vs. P.M. Diesels Ltd. and Ors. Date o Judgment: November 29, 2017 In this noteworthy judgment, the Supreme Court has categorically stated that if a proceeding More...

By Shilpi Sharan On Saturday, December 2nd, 2017
0 Comments

Arbitration Award and Setting Aside of Award under the Arbitration Act

December 02, 2017 Arbitration Award What are the Essential elements of an Arbitral award? According to the Arbitration and Conciliation Act, 1996 an Arbitral Award: Shall be in writing; Shall be signed by members More...

By Shilpi Sharan On Saturday, December 2nd, 2017
0 Comments

SC Issues Notice to Centre on Registration of Convicts as Political Parties

December 02, 2017 In this order passed by Three-Judge Bench of the Supreme Court yesterday, the Bench has  issued notice to the Union of India regarding law relating to disqualification under the Representation More...

By Shilpi Sharan On Friday, December 1st, 2017
0 Comments

Supreme Court Issues Directions for Road Safety in India

December 01, 2017 In this recent verdict pronounced yesterday, two-Judge Bench of the Supreme Court comprising of Justice Madan B. Lokur and Justice Deepak Gupta have issued a slew of directions for road safety More...

By Shilpi Sharan On Thursday, November 30th, 2017
0 Comments

Blue Whale Game case: Spread Awareness about Dangerous Games in Schools

November 30, 2017 The Blue Whale Challenge game which has garnered media attention lately is again in news. In a recent order, Three-Judge Bench of the Supreme Court headed by the Chief Justice in the case of Sneha More...

By Shilpi Sharan On Thursday, November 30th, 2017
0 Comments

Limited Scope of Judicial Intervention under Arbitration Act

November 30, 2017 One of the intrinsic objectives behind the enactment of Arbitration and Conciliation Act, 1996 was reducing the scope of judicial intervention. The Indian Legislature in conformity with Article More...

By Shilpi Sharan On Thursday, November 30th, 2017
0 Comments

SC on Destruction of Properties and Harm to Life due to Protests

November 30, 2017 Koshy Jacob v. Union of India & ors. Date of Judgment- November 29, 2017 The crucial aspect of destruction of properties and harm and injury to human life was recently taken by the Supreme More...