Legal News – 16th May, 2013

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No arrests on posts on Social Networking sites without nod from Sr. Police officers – SC

Supreme Court said that nobody should be arrested for posting objectionable comments on social networking sites without taking prior permission from senior police officials … Complete News here

Don’t treat Daughter-in-law as House Maid – Supreme Court

A daughter-in-law is to be treated as a member of the family with warmth and affection and not as a stranger …. She should not be treated as a housemaid and she cannot be ‘thrown out of her matrimonial home at any time” … Complete News here

 

 

3 COMMENTS

  1. Sir,
    One thing I want to know, whethere there is any law prohibiting giving some portion of accomodation on rent to an unknown or outsider, who is residing alone. Please reply keeping in view the crime developing in the locality.

  2. The law prohibits harboring a fugitive or a criminal. As such, if a person is not a criminal, then there is no prohibition. But you must make sure about the antecedents of the person to whom you are about to give the portion on rent.

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