Unmarried Couples Living As Husband and Wife Will Be Presumed Married- SC

Live in relationship

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 by the Supreme Court of India. A bench comprising Justices Amitava Roy and MY Eqbal stated that continuous cohabation of a couple would naturally More...

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By Divya On Tuesday, April 7th, 2015
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Supreme Court wants Government to make Juvenile Law More Deterrent

The Supreme Court of India asked the government to make all necessary changes in the current juvenile law in a bid to make it more deterrent and send a stronger message to the society that the life of a victim More...

punish
By Divya On Tuesday, March 31st, 2015
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Worried over growing cases of rash driving SC asks for tougher punishment

Thousands of people lose their lives in road accidents every month in India and an overwhelming majority of those are caused by reckless and drunken driving. In fact, cases involving rash driving are increasing More...

SC
By Divya On Friday, March 27th, 2015
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No compensation under WCI Act 1923 for deceased employee insured under ESI ACT 1948 – SC

The Supreme Court of India has ruled that employees insured under the Section 2 (14) of the Employee State Insurance Act, 1948 is not entitled to any compensation from the employer under the Workmen Compensation More...

online
By Divya On Tuesday, March 24th, 2015
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SC’s landmark decision to Protect Online Freedom of Speech

The Supreme Court of India delivered a landmark judgment to protect online freedom of speech (on the Internet). While doing so, the apex court scrapped a controversial law (Section 66A of the IT Act) that many More...

SC
By Divya On Thursday, March 19th, 2015
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No Reservation for Jats Under OBC Quota – SC

In what could be termed as a massive setback to the erstwhile UPA government, the Supreme Court of India quashed the notification to include Jats in the Central list of reservation under OBC (other Backward Classes) More...

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By Divya On Wednesday, March 18th, 2015
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Do not insist on Aadhar Card Supreme Court tells Govt

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 More...

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...