HUDA Cheating public ? Court News May 25, 2013

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Patent laws in India

Court News May 25, 2013

Punjab and Haryana HC wants explanation from HUDA for “cheating” public

High Court of Punjab and Haryana has asked HUDA authority to explain for cheating the public by offering plots, which were under litigation at the time when they were offered to sale,The directions has been made by Justice Rajesh Bindal of the HC while hearing a petition filed by one of allotees of sector-57 Gurgaon, who was not offered the possession of the plot even after eight years of the allotment. Read more »

Apex Court not yet decided on ‘conflict of interest’ case

The issue of ‘conflict of interest’ whether administrators can have any commercial interest, directly or indirectly, in matches or events conducted by the Board is still pending and not yet considered by the Supreme Court.In April 2011, a Bench of Justices J.M. Panchal and Ms. Gyan Sudha Misra gave a split verdict on Mr. Muthiah’s appeal against an interim order of the High Court declining to interfere with a BCCI regulation that excluded events such as the Indian Premier League (IPL) or Champions League or Twenty20 (T20) for administrators to have directly or indirectly any commercial interest in the matches or events conducted by the Board. Read more »

1 COMMENT

  1. Sir,
    The following is a brief comment.

    At the out set I would like to have a an authenticated copy of a Bill placed before the Members of the Parliament to get the Bill passed to become an Act Parliament for regulation of the governing Indian Premier League (IPL) or Champions League or Twenty 20 (T20). The IPL or Champions Leagues of any form is absolutely Illegal and the sponsors are big Corporates or Capitalists responsible for ruining the generations after generations. This is nothing but organized gambling wasting the valuable time and energy of the viewers who could not earn single penny other than losing. The Indian Premier League (IPL) or Champions League or Twenty 20 (T20)are responsible for breeding corruption and cheating not only Public Body. The Hon’ble Punjab and Haryana HC wants explanation from HUDA for “cheating”.

    Therefore,‘conflict of interest’ whether administrators can have any commercial interest, directly or indirectly, in matches or events conducted by any body of an organization is not ruled out.

    In my opinion The Indian Premier League (IPL) or Champions League or Twenty 20 (T20) the judiciary in the interest of the masses of the whole nation may seriously view the entire episode to be banned forthwith.

    Ganesan.

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