Delhi HC refuses to keep Live-In Relationships outside the Purview of Rape

Live in relationship

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 such relationships the status of matrimony, which, it added, was something the legislature had chosen “not to do”. The High Court More...

by Divya | Published 3 years ago
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...

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...

Internet-Policy
By Divya On Friday, February 27th, 2015
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Indian Govt is inclined towards enforcing a more stringent internet policy – Report

A lot is talked about Web censorship in countries like China and Iran in the Indian media. However, now it seems like given a chance, the Indian government itself will opt for a much stricter Internet policy to More...

law_2
By Divya On Wednesday, February 25th, 2015
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Qualified wife cannot sit idle and demand maintenance from husband says Court

A well qualified wife who is capable of earning must not remain idle and harass her husband by claiming maintenance, said a family court while rejecting a woman’s plea for maintenance from her estranged husband. More...

By Divya On Wednesday, February 25th, 2015
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US allows spouses of H1B visa holders apply for work permit from May

The United States has announced that starting May 26, 2015, spouses of H1B visa holders will be allowed to apply for work permit in the country. As per existing laws, spouses of H1B visa holders, a large majority More...

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By Divya On Tuesday, February 24th, 2015
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Supreme Court appoints New Bench for Tax and Criminal cases

The Supreme Court of India has formed a new special bench to hear taxation cases from March 9, 2015 onwards. The move has been taken in a bid to deal with a massive backlog of around 10,843 cases. The apex court’s More...

af
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...