Mallya convicted in a cheque bouncing case – Legal News

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Mallya convicted in a cheque bouncing case

Industrialist Vijay Mallya was convicted by a local court in a cheque bouncing case filed by GMR Hyderabad International Airport Ltd.  Two cases pertaining to cheque bounce were going on Mallya’s Kingfisher Airlines (KAL) in the court. The court convicted Mallya and a senior official of KAL under section 138 of Negotiable Instruments Act.

Since Mallya was not present in the court the sentence was not announced and only conviction has been recorded by the court. Earlier, the court had issued a non-bailable warrant against Vijay Mallya and another senior official of Kingfisher Airlines for dishonouring of Rs.50 lakh cheque issued to GMR Hyderabad International Airport Ltd.

GHIAL had withdrawn a case over `bounced’ cheques against Mallya in October 2012, after KAL agreed to pay the outstanding amount due to the airport operator. However, Kingfisher made only a part of the payment and defaulted on the rest, prompting the GHIAL to approach the court.

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Delhi HC restrains DPS world foundation from using the brand name “DPS”

The Delhi High court has restrained the DPS world foundation from using the brand name “DPS” or any other mark similar to the Delhi Public School’s registered trademark.  An application was filed by the Delhi Public School in Delhi High Court for restraining the DPS world foundation from using the mark “DPS”.

Delhi high court observed it as a matter of record in terms of the various orders / Judgments passed regarding the name/ trademark DPS, this court has held that schools established by the plaintiff society, are known as Delhi Public Schools. The schools are popular by the branch names are referred to as “DPS” by the students and public.

Bombay HC allows BCCI to hold one more match in Maharashtra

The Bombay HC allowed BCCI to hold one more match in Maharashtra after BCCI filed an application seeking permission to hold a match scheduled onMay 1, in Pune.

Senior Counsel, Rafiq Dada appearing for BCCI, said that since the Pune team (Rising Pune Supergiants) had a match against Gujrat Lions on April 29, it would be “practically impossible” to shift the May 1 match between Pune and Mumbai to another state.

Justice VM Kanade and MS Karnik recorded in their order that this is an exception and hence allowed the application filed by BCCI. The court modified the earlier order and allowed BCCI to hold the match scheduled onMay 1 in Pune.