Do not insist on Aadhar Card Supreme Court tells Govt

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The Supreme Court of India has issued a fresh directive asking the central and state governments to adhere to its earlier order and not pushing Aadhar Card is a mandatory requirement for gaining social security benefits. The earlier order referred by the apex court was issued in September 2013. “In certain quarters, Aadhar Cards are being insisted More...

by Divya | Published 2 years ago
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...

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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...

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By Sushmita Dasgupta On Thursday, August 29th, 2013
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Reduce the onion prices, Delhi HC asks Centre

The High Court of Delhi has asked the Delhi govt to take steps to bring down onion prices. A bench of acting Chief Justice B D Ahmed and Justice Vibhu Bakhru passed the order and disposed of the plea after Additional More...

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By Sushmita Dasgupta On Wednesday, August 21st, 2013
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Former Tata Group Chairman appears in Supreme Court

Ratan Tata, Former Tata Group Chairman came to the Supreme Court today to witness the hearing in the matter relating to taped conversation of former corporate lobbyist Niira Radia. Tata had file a petition in which More...

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By Sushmita Dasgupta On Wednesday, August 21st, 2013
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Apex Court holds back judgment on the use of sirens, beacon lights

The Supreme Court has reserved the order on a plea on the use of beacon lights and sirens that they have on their vehicles as a status symbol and use to their advantage while travelling. A bench of Justice GS Singhvi More...

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By Sushmita Dasgupta On Tuesday, August 13th, 2013
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Apex court dimisses Lalu’s plea in fodder scam

The Supreme Court of India has dismissed Lalu Prasad’s plea seeking transfer of his trial in the Bihar fodder scam case before another competent court. The apex court bench headed by Chief Justice of India P Sathasivam More...

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By Sushmita Dasgupta On Wednesday, August 7th, 2013
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Apex Court refuses to stay Bombay HC order on Meiyappan, Kundra

The Supreme Court has refused to stay the Bombay High Court verdict that a two-man internal inquiry set up by the Indian cricket board to look into the spot-fixing scandal was  “illegal and unconstitutional.” The More...

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By Sushmita Dasgupta On Tuesday, August 6th, 2013
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Supreme Court dismisses Abu Salem’s plea, Salem to stay in India

The Supreme Court has dismissed gangster Abu Salem’s plea seeking quashing of trials against him in various cases after Portugal’s apex court terminated his extradition to India for “violation” More...

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By Sushmita Dasgupta On Tuesday, August 6th, 2013
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Apex Court will hear Sahara-SEBI case again on Aug 6

The Apex Court is all set to hear the SEBI-Sahara case again on Tuesday, Aug 6. On July 30, SEBI had made a forceful plea to punish Sahara chief Subrata Roy along with his two firms and their directors for not complying More...