Divya

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Rape
By Divya On Wednesday, March 4th, 2015
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Compromise with rape victim no ground for reducing penalty says SC

The Supreme Court of India ruled that the sentence awarded to the perpetrators of rape cannot be lowered even if a compromise is reached between the convict and the victim. The apex court also made it clear that More...

Dowry
By Divya On Wednesday, March 4th, 2015
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Demand for Money after three years into Marriage also comes under the ambit of Anti-Dowry Law

In a landmark judgment that could potentially have a far reaching impact on India’s war against medieval dowry practices, the Supreme Court of India has ruled that demand for money even after three years into More...

SC
By Divya On Monday, March 2nd, 2015
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Supreme Court orders Special Benches to Fast track MP and MLA Poll Cases

Stating that it’s “most undesirable” to see an MP or MLA continue even for a day if they had been elected through illegal means, the Supreme Court of India asked new special benches to be formed in a bid More...

Internet-Policy
By Divya On Friday, February 27th, 2015
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Indian Govt is inclined towards enforcing a more stringent internet policy – Report

A lot is talked about Web censorship in countries like China and Iran in the Indian media. However, now it seems like given a chance, the Indian government itself will opt for a much stricter Internet policy to More...

SC
By Divya On Thursday, February 26th, 2015
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SC refuses to Prejudice Reasoning by examining confessions in Malegaon Blast Case

The Supreme Court of India officially made its stand clear on the proceedings of the 2008 Malegaon blast case by stating that it would not prejudice its reasoning by examining the confessions made by the alleged More...

law_2
By Divya On Wednesday, February 25th, 2015
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Qualified wife cannot sit idle and demand maintenance from husband says Court

A well qualified wife who is capable of earning must not remain idle and harass her husband by claiming maintenance, said a family court while rejecting a woman’s plea for maintenance from her estranged husband. More...

By Divya On Wednesday, February 25th, 2015
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US allows spouses of H1B visa holders apply for work permit from May

The United States has announced that starting May 26, 2015, spouses of H1B visa holders will be allowed to apply for work permit in the country. As per existing laws, spouses of H1B visa holders, a large majority More...

INDEX_SUPREME_COURT_30812e
By Divya On Tuesday, February 24th, 2015
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Supreme Court appoints New Bench for Tax and Criminal cases

The Supreme Court of India has formed a new special bench to hear taxation cases from March 9, 2015 onwards. The move has been taken in a bid to deal with a massive backlog of around 10,843 cases. The apex court’s More...

af
By Divya On Thursday, February 19th, 2015
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Husband’s illicit affair does not always amount to Mental Cruelty

In an important ruling that could affect the outcomes of numerous divorce pleas across the country, the Supreme Court has ruled that a husband’s illicit relationship with another woman may not always amount to More...

INDEX_SUPREME_COURT_30812e
By Divya On Thursday, February 19th, 2015
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Supreme Court refuses to categorize Marital Rape as Criminal Offence

The Supreme Court of India on Tuesday rejected a plea filed by a woman asking marital rapes to be categorized as a criminal offence. The SC ruling categorically mentioned that the plea was for a “personal cause” More...

INDEX_SUPREME_COURT_30812e
By Divya On Tuesday, February 17th, 2015
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Supreme Court imposes limit on suspension of Govt Employees

A new ruling by the Supreme Court of India will ensure that no government employees can be kept suspended for over three months unless they are formally made aware of the charges against them. The apex court argued More...

Supreme-Court-India_0
By Divya On Monday, February 16th, 2015
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SC panel recommends Ban on Alcohol sale on Highways

A Supreme Court panel on road safety led by retired judge KS Radhakrishnan has recommended ban on sale of alcohol on all national and state highways. The panel believes, the move will help drastically reduce cases More...

12-barcouncilofindia
By Divya On Friday, February 13th, 2015
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New announcement by BCI brings relief for DU Law Graduates

The Bar Council of India (BCI) has officially stated that aspiring lawyers who passed out from Delhi University’s law faculty in the 2013-14 session can be enrolled as Advocates. The statement by the BCI comes More...

By Divya On Thursday, February 12th, 2015
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Court fee must be refunded in case of compromise-High Court

The Punjab and Haryana High Court has ruled that court fee must be refunded in all cases that end up in a compromise. The ruling by the HC is likely to save litigants a significant amount of money. The ruling by More...

Supreme-Court-India_0
By Divya On Wednesday, February 11th, 2015
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Woman’s round the clock services to her family is invaluable cannot be monetized: Supreme Court

A woman, often termed as a homemaker, serves her family round-the-clock selflessly – day after day, year after year. Her invaluable contribution to the family cannot be ignored while awarding compensation in case More...