Divya

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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...

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By Divya On Monday, April 6th, 2015
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AIBA recommends Radical Reforms in Judiciary – Report

The All India Bar Association (AIBA) has suggested a series of radical reform in judiciary to boost its functional efficiency. The suggestions put forward by AIBA included, greater financial independence for judiciary, More...

punish
By Divya On Wednesday, April 1st, 2015
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Delhi Court draws similarities between Drunken Driver and Suicide Bombers Proposes Stringent Punishment

Calling drunken drivers not much different from suicide bombers set out to kill themselves and others on the road, a Delhi Court said that tougher and more stringent punishment were the need of the hour to curb More...

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By Divya On Wednesday, April 1st, 2015
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Bar Licenses to stay only with Five-Star Hotels – Kerala HC

The Kerala High Court said it would not intervene in the new liquor policy brought in by the Congress government in power. This would essentially mean that all liquor bar hotel in the state, save those in five-star 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...

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By Divya On Monday, March 30th, 2015
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Appoint Prosecutors at the Earliest Possible – Delhi High Court to UPSC

The Delhi High Court asked the Union Public Service Commission (UPSC) to appoint Assistant Public Prosecutors in the lower judiciary to reduce the pendency of cases. “The Union Public Service Commission (UPSC) 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...

Women reservation
By Divya On Monday, March 23rd, 2015
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Govt approves 33 per cent Reservation for Women in Non-Gazetted Police Posts in UTs

The Union Cabinet of the Modi government, chaired by the Prime Minister himself, has approved 33 per cent reservation for women – horizontally and each category (OBC, SC, ST, and others) in direct recruitment 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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Stop skipping procedures by citing Court order – HC to Govt officials

The Madras High Court has ordered government officials to stop skipping statutory procedures while initiating disciplinary action against their subordinates only because a court had asked them to finish the task 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...

inter-caste marriage
By Divya On Monday, March 16th, 2015
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Inter-Caste marriage turns sour on wedding day, Court unable to Intervene

In a one-of-its-kind incident, an inter-caste marriage that turned sour right on the wedding day has failed to draw any intervention from the judiciary. A Delhi court where the woman appealed for divorce has expressed More...

IRDA
By Divya On Monday, March 9th, 2015
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IRDAI counters SC power to hear appeals against SAT verdict

The Insurance Regulatory and Development Authority of India (IRDAI) has vetoed the Supreme Court’s power to hear appeals against the judgments delivered by the Securities Appellate Tribunal (SAT) under its Insurance More...

Live in relationship
By Divya On Monday, March 9th, 2015
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Delhi HC refuses to keep Live-In Relationships outside the Purview of Rape

The Delhi High Court has rejected a plea asking to keep live-in relationship between a male and a female outside the purview of rape under Indian Penal code (IPC). The HC argued that doing so would amount to granting More...