Legal News – July 25, 2013

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Legal News – July 25, 2013

Contempt notice issued to two Sahara group firms by Supreme Court

The India’s Supreme Court has issued contempt notices on two Sahara firms; Sahara India Real Estate Corporation and Sahara Housing Investment Corporation– for not complying with its order of refunding around Rs 19,000 crore to investors through SEBI. Read the rest of this page »

Bombay High Court asks Maharashtra govt if it knows ‘Jana Gana Mana’

The High Court of Mumbai has pulled up Maharashtra govt for India’s national anthem (Jana Gana Mana), while hearing a PIL seeking withdrawal of class X and XII text books in which the word ‘Sindh’ has been replaced by ‘Sindhu’. Read the rest of this page »

Sanjay Dutt loses last legal battle, no option but serve term

The Supreme Court of India has declined the last curative petition from Sanjay Dutt, seeking reconsideration of the judgment upholding his conviction, under the Arms Act, in the 1993 Mumbai serial blasts cases. Read the rest of this page »

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