Delhi Court draws similarities between Drunken Driver and Suicide Bombers Proposes Stringent Punishment

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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 rash and negligent driving. The court made this observation while setting aside the sentence awarded to an auto rickshaw driver who was found 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...

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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...

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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...

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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...

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By Divya On Thursday, February 19th, 2015
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Husband’s illicit affair does not always amount to Mental Cruelty

In an important ruling that could affect the outcomes of numerous divorce pleas across the country, the Supreme Court has ruled that a husband’s illicit relationship with another woman may not always amount to More...

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By Divya On Thursday, February 19th, 2015
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Supreme Court refuses to categorize Marital Rape as Criminal Offence

The Supreme Court of India on Tuesday rejected a plea filed by a woman asking marital rapes to be categorized as a criminal offence. The SC ruling categorically mentioned that the plea was for a “personal cause” More...

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By Divya On Tuesday, February 17th, 2015
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Supreme Court imposes limit on suspension of Govt Employees

A new ruling by the Supreme Court of India will ensure that no government employees can be kept suspended for over three months unless they are formally made aware of the charges against them. The apex court argued More...

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By Divya On Monday, February 16th, 2015
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SC panel recommends Ban on Alcohol sale on Highways

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 More...

By Divya On Thursday, February 12th, 2015
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Court fee must be refunded in case of compromise-High Court

The Punjab and Haryana High Court has ruled that court fee must be refunded in all cases that end up in a compromise. The ruling by the HC is likely to save litigants a significant amount of money. The ruling by More...