SC panel recommends Ban on Alcohol sale on Highways

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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 of road accidents across the country. According to the statistics available in the public domain, nearly 1.5 lakh Indians lose their lives More...

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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...

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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...

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By Sushmita Dasgupta On Tuesday, August 6th, 2013
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Apex Court dismisses PIL against 10% equity divestment

The Apex Court has dismissed a PIL challenging 10 per cent equity divestment of state-owned Coal India Ltd (CIL) through initial public offering (IPO) in 2010. The bench noted that before coming out with the IPO, More...

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By Sushmita Dasgupta On Saturday, August 3rd, 2013
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Bihar cricket official to take on BCCI in Supreme Court

Aditya Verma, secretary of the unrecognised Cricket Association of Bihar (CAB), said that he was offered a bribe for an out-of-court settlement with the Board of Control for Cricket in India (BCCI) and now will More...