SC Says on Attaining Majority Individual is Entitled to Freedom of Choice

January 09, 2018 In this recent case, the Supreme Court has made a remarkable observation by holding that an individual who has attained majority is entitled to freedom to make his/her choice. Brief Facts: In the case, the Petitioner had prayed for issuance of an appropriate direction to produce her daughter in the Court, to which the High Court did More...

by Shilpi Sharan | Published 2 weeks ago
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By Shilpi Sharan On Sunday, December 31st, 2017
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Annual Newsletter- Landmark Judgments of 2017

December 31, 2017 As  we get ready to bid farewell to 2017 and welcome 2018, VakilNo1 presents its Annual Newsletter comprising of landmark judicial pronouncements in 2017. The cases covered in this newsletter More...

By Shilpi Sharan On Thursday, December 21st, 2017
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Important Judgments on Presumption of Service by Registered Post

December 21, 2017 Presumption of certain facts under Section 114 of the Indian Evidence Act The legal proposition in context of presumption of service by registered post can be found under Section 114 of the Indian More...

By Shilpi Sharan On Wednesday, December 6th, 2017
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SC: Advocate’s Fee based on Percentage of Result of Litigation is Illegal

December 06, 2017 Sunitha v. State of Telengana & Anr. Date of Judgment: December 05, 2017 In this recent judgment, the Supreme Court has made a scathing attack on high fees charged by legal professionals and More...

By Shilpi Sharan On Thursday, November 30th, 2017
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What is Abuse of Dominant Position under Competition Act?

November 30, 2017 Section 4 of Competition Act Section 4 of the Competition Act, 2002 prevents any enterprise or group from abusing its dominant position. The Act also provides circumstances under which there is More...

By Shilpi Sharan On Tuesday, November 21st, 2017
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India’s Justice Dalveer Bhandari re-elected to ICJ

November 21, 2017 On Monday Indian nominee, Justice Dalveer Bhandari was re-elected to the last seat of the International Court of Justice (ICJ) after British nominee, Christopher Greenwood withdrew his candidature. More...

By Shilpi Sharan On Saturday, November 11th, 2017
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All you need to Know about Real Estate Law in India

November 11, 2017 The much touted Real Estate (Regulation and Development) Act, 2016 (Real Estate Act) was given President’s assent on March 25, 2016 and came into force in May, 2017. The Act after considerable More...

By Shilpi Sharan On Wednesday, November 8th, 2017
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IBBI Strengthens its Due Diligence Framework under the Code

November 08, 2017 The Insolvency and Bankruptcy Board of India (IBBI) yesterday has effected amendments to the IBBI (Insolvency Resolution Process for Corporate Persons) Resolution Process, 2016 to impose a greater More...

By Vakilno1 On Thursday, September 8th, 2016
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FIRs must be on websites within 24-hours of filing, SC tells states

In a move aimed at enforcing police reforms across India, the Supreme Court on Wednesday asked all states and Union Territories (UT) to upload FIRs within 24 hours of filing. Only FIRs relating to rapes and sexual More...

By VakilNo1 On Thursday, August 25th, 2016
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Madras HC directs media not to publish names of judges, lawyers while covering trials

The Madurai Bench of Madras High Court has issued a new directive to its Registrar (Administration) to “request” the media not to broadcast names of judges and lawyers while reporting court news. The reason More...