Latest Legal News – July 20

Negotiable Instruments Act - Indian Bare Acts

Latest Legal News – July 20

Madras HC upholds Value Added Tax provision on input tax

The High Court of Madras has upheld provisions of the Tamil Nadu Value Added Tax Act which were challenged by dealers of various products/goods.

A Division Bench comprising Justices R.Banumathi and T.S.Sivagnanam in their writ petition said the provisions could not be struck down as being unreasonable or discriminatory. Read the rest of this page »

High Court notice to CBI on bail plea of ex-Railway minister’s nephew

The Delhi High Court has issued notice to CBI seeking its reply on the bail pleas of former Railway Minister Pawan Kumar Bansal’s nephew Vijay Singla and three others in the Rs 10 crore cash-for-post bribery case. Read the rest of this page »

Supreme Court seeks reply from 7 states to implement Disaster Act

Uttarakhand and six other states asked by Apex Court to reply for their alleged failure to implement the Disaster Management Act. A Bench led by Justice A K Patnaik sought responses from the Centre and the Union Territory of Andaman and Nicobar Islands on a PIL alleging the governments had failed to implement the 2005 disaster law in true spirit. Read the rest of this page »

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