vakil

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Live in relationship
By vakil On Tuesday, April 14th, 2015
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Unmarried Couples Living As Husband and Wife Will Be Presumed Married- SC

Any unmarried couple who lives as husband and wife are to be presumed legally married and in such cases, the woman would be legally eligible to inherit the property of her partner after his death, said a ruling More...

INDEX_SUPREME_COURT_30812e
By vakil On Tuesday, May 21st, 2013
2 Comments

Supreme Court – Consensual sex with intention to marry is not rape

The Supreme Court on Monday said that if a man has consensual sex with a woman with the intention to marry her, then it cannot be termed as rape, even though the marriage does not take place.  More...

IPL Spot Fixing
By vakil On Tuesday, May 21st, 2013
1 Comment

IPL Spot Fixing News Updates as on 21th May 2013

Here are the Latest news Updates on IPL Spot Fixing  as on 21/5/2013 Supreme Court rejects plea for staying remaining IPL matches - The Supreme Court on Tuesday refused to stop all remaining matches of IPL in More...

Income Tax , Taxation, Service Tax, Tax in India
By vakil On Tuesday, May 21st, 2013
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Government wants Tax payers to disclose True Income

 Government wants Tax payers to disclose True Income Government urges all tax Payers to Disclose their True income and pay Appropriate taxes within the Current Financial Year, as per PIB Press Release. 70,000 Letters More...

14774913_s
By vakil On Saturday, May 18th, 2013
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Government proposes to amend registration act

Government proposes to amend registration act This means that Buying Property may get Easier. If the Government’s proposal for amending the Registration Act  goes through , lot of stress associated with buying More...

No arrests on posts on Social Networking sites
By vakil On Thursday, May 16th, 2013
2 Comments

No arrests on posts on Social Networking sites without nod from Sr. Police officers – SC

Supreme Court said that nobody should be arrested for posting objectionable comments on social networking sites without taking prior permission from senior police officials reports PTI  More...

Daughter-in-law family and not maid
By vakil On Thursday, May 16th, 2013
2 Comments

Don’t treat Daughter-in-law as House Maid – Supreme Court

  Don’t treat Daughter-in-law as House Maid  Daughter-in-law is Family and not Domestic Help Here are the Observations of the Supreme Court while sentencing Gurnaib Singh to five years imprisonment for More...

Professional Court Managers
By vakil On Wednesday, May 8th, 2013
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Professional Court Managers to assist Judges soon

Professional Court Managers to be appointed for efficiency of court management Minister of Law & Justice Dr. Ashwani Kumar said that one Court Manager would be provided to assist judges in each Judicial District, More...

By vakil On Tuesday, August 9th, 2011
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NRI woes on surrendering Indian passports

NRI woes on surrendering Indian passports (NRI Watch) By Kul Bhushan (13:12) Many non-resident Indians (NRIs) say they are facing problems because of the formalities they now have to face while surrendering their More...

By vakil On Tuesday, August 9th, 2011
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12,000 RTI appeals pending in Gujarat: Activist

12,000 RTI appeals pending in Gujarat: Activist Ahmedabad, Aug 8 (IANS) Over 12,000 right to information (RTI) appeals are pending in Gujarat which does not even have a chief information commissioner (CIC), transparency More...

By vakil On Friday, March 11th, 2011
2 Comments

SC warns High Courts not to summon Govt. Officials unnecessarily

SC warns High Courts not to summon Govt. Officials unnecessarily The Supreme Court warned High court judges flaunting constitutional powers, mainly to satisfy their ego, to summon senior bureaucrats to the court More...

By vakil On Tuesday, March 8th, 2011
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Air India Hostess sacked for being overweight moves Delhi High Court

Air India Hostess sacked for being overweight moves Delhi High Court An Air India airhostess sacked for being overweight has moved Delhi High Court seeking her reinstatement, pleading that she breached the weight More...

By vakil On Tuesday, March 8th, 2011
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Delhi High Court asks CAG to submit audited accounts of 25 private schools

Delhi High Court asks CAG to submit audited accounts of 25 private schools. A  division bench of Justice A K Sikri and Justice Sidhharth Mridul on Monday asked the Comptroller and Auditor General (CAG) to place More...

By vakil On Wednesday, August 18th, 2010
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AP High Court Grants bail to Ramalinga Raju (Satyam Fraud)

AP High Court Grants bail to Ramalinga Raju (Satyam Fraud) The Andhra Pradesh High Court on Wednesday granted bail to prime accused Ramalinga Raju in India’s biggest corporate scam, the Rs 10,000-crore Satyam More...

By vakil On Tuesday, August 17th, 2010
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SC rules that Children born out of Live-in Relationship are not not illegitimate

Introducing a fresh aspect towards the lively debate on legitimacy of the ‘live in’ relationship as well as legitimacy of kids given birth to out of this kind of relationship, the Top court has decided the fact More...