Legal News – July 27, 2013

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Legal News – July 27, 2013

Madras HC stays Central Information Commission Proceedings

The High Court of Madras has stayed the CIC proceedings after Justice KK Sasidharan, passing interim orders on a petition by the BCCI challenging the CIC proceeding, granted the stay.

He said that there should be an order of interim stay of all proceedings pursuant to the impugned (CIC) order in the mean time. Read the rest of this page »

New law to regulate clinical trials soon in the country

The government has told the Apex Court that a new law is being structured to regulate clinical trials in the country. A large number of deaths last year owing to such trials and inadequate compensation had triggered much criticism and protests, forcing the Centre to put fresh trials on hold. Read the rest of this page »

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 »

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