Legal News – July 23, 2013

Legal News – July 23, 2013

Supreme Court of India removes tobacco rules

The Supreme Court of India has finally removed all hurdles to implementation of Point of Sale Rules on tobacco and tobacco products.

Holding that the high court did not apply its mind on any of the four ingredients, the apex court said, “The (high) court can’t put on hold legislation unless comprehensive reasons are recorded” with its prima facie findings. Read the rest of this page »

High Court of Delhi  has established online payment of court fee

The online payment of court fee which has been recently launched by Delhi High Court is going to be the first such facility in the country which will save litigants from standing in long queues at the counter.

According to the release, a user will be able to purchase court fee to any extent and hold it in credit in his/her own account from which the user will be able to utilise the exact amount of court fee needed per transaction. Read the rest of this page »

Apex Court to make a decision on summons for Tina, Anil Ambani

The Supreme Court of India will hear a petition filed by Reliance telecommunications tomorrow challenging a Delhi court order summoning the company’s promoter Anil Ambani and his wife Tina as prosecution witnesses in the telecom case, also referred to as the 2G scam. Read the rest of this page »

 

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