black money
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SC instructs UPA to set up SIT investigations for black money cases

However, the outgoing UPA government had instead decided to file a petition in the SC, asking the Court to review its verdict. The petition had been summarily dismissed and the SC had also made it clear that no review petitions regarding its orders on the issue of the black money matter would not be entertained in the future. As a result, the Union government refrained from filing any such petitions on Friday.

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Clinical Trials
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Clinical trials need to strike a balance between research and safety

Although questions have been raised regarding this since 2005, and while the matter was also a matter a debate in the Vidhan Sabha, the issue was first brought to the forefront of the national consciousness only in 2011, when a report submitted by the Economic Offence Wing of Madhya Pradesh pointed out some gross violations and misconduct on the part of some pharmaceutical companies.

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Jallikattu outlawed
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Tamil Nadu’s bullfight game Jallikattu outlawed by Supreme Court

The hearing by the bench headed by Justice K S Radhakrishnan, could potentially leave a strong impact on how animals are treated all throughout the country. During the course of the hearing, the apex court favored uplifting the rights of animals to “constitutional rights”. If due course of action are followed, odds are high that the Parliament will bring forth new laws to protect the dignity and honor of animals.

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karnataka govt
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Mother tongue use in Primary schools- Karnataka Govt to review SC order

“Today, 51 per cent of all children in India in the primary education system are enrolled in Hindi medium. Then comes English medium, which has 11 per cent. If English cannot be protected by the courts because it did not originate in India, what about the religions of Islam and Christianity? These religions did not originate in India. Are not these two religions entitled to protection?” he added.

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SC
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Companies not following SC guidelines on sexual harassment – NCW

The NCW informed the HC on Wednesday that there were still several companies where committees to probe alleged incidents of “sexual harassment at workplace” were being formed on an ad-hoc basis. This, as pointed out by the NCW, is a direct violation of the apex court’s directives whereby it asked all companies to constitute a standing committee for the purpose.

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