Delhi High Court
Case BriefsHigh Courts

“The information pertaining to an assessee cannot be granted under the Right to Information Act, 2005 in view of Section 138(1)(b) of the Income Tax Act, 1961.”

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Delhi High Court
Case BriefsHigh Courts

Delhi High Court highlighted the commitment to upholding the principles of juvenile justice and protecting individuals from undue repercussions for offenses committed during their minority.

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Delhi High Court
Case BriefsHigh Courts

Delhi High Court noted that the trial in the instant case is at a very initial stage and charges have not been framed yet by the Trial Court, and there are 34 prosecution witnesses to be examined who are prone to influence and pressure.

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NDPS accused
Case BriefsSupreme Court

Supreme Court directed the accused to report to the local Police Station twice in a month, and directed his passport to be deposited with the Investigating Officer /with the Court concerned

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National Company Law Appellate Tribunal
Case BriefsTribunals/Commissions/Regulatory Bodies

In the instant matter, the NCLT rejected the application, noting the approval of the resolution by the Committee of Creditors and the absence of filing through an authorized representative.

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Delhi High Court
Case BriefsHigh Courts

“If ‘JAVA’ is being used by defendants in a way that capitalizes on its trade mark value established by plaintiff, and not merely in reference to the programming language, then it constitutes infringement.”

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Calcutta High Court
Case BriefsHigh Courts

The Calcutta High Court opined that the trial court failed to consider the provisions of Section 65 which allow for alternate methods of service when due diligence fails.

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Orissa High Court
Case BriefsHigh Courts

The Additional Chief Secretary to Government, Health and Family Welfare Department, was previously directed to come up with a comprehensive plan for conducting a survey to ascertain that every allopathic doctor practicing in Odisha possesses proper and relevant qualification.

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Calcutta High Court
Case BriefsHigh Courts

“Criminal defamation is not a disproportionate restriction on free speech, because protection of reputation is a fundamental right as well as a human right.”

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Calcutta High Court
Case BriefsHigh Courts

Calcutta High Court applied the amended Section 31(7)(b) for determining the interest rate after considering the silence of the Award on the interest issue and the subsequent execution proceedings filed after the 2016 amendment.

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Punjab and Haryana High Court
Case BriefsHigh Courts

The petitioner asserted that the petitioner was not informed of any reasons/grounds on which his bid got rejected, and that HSIIDC also did not pass any formal order in this regard.

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Delhi High Court
Case BriefsHigh Courts

“Respondents shall make every possible effort and endeavour to open a new Doordarshan Channel for the Sindhi Community in the future as per policy and other guidelines.”

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Punjab and Haryana High Court
Case BriefsHigh Courts

The entire aspect of the said life story had been part of court records in Canada extradition proceedings, and Indian courts where trail was conducted on account of honour killing, which also had been a subject matter of publications in media and five other films.

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Permanent Commission
Case BriefsSupreme Court

Supreme Court said that if a proportional increase in the vacancies is required to be created to accommodate the petitioner, then this should be carried out without creating any precedent for the future.

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fictional video against Rahul Gandhi on Black and white
Case BriefsTribunals/Commissions/Regulatory Bodies

The depiction of a robber and its imputation concerning Rahul Gandhi’s conviction, was not in good taste and should have been avoided and the broadcaster should be careful while airing such fictional videos in future.

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Delhi High Court
Case BriefsHigh Courts

A PIL was filed seeking quashing of a public notice dated 24-12-2023, issued by the Delhi Medical Council (DMC) mandating any person practicing modern scientific medicine (Allopathy) in Delhi must be registered with the DMC as per the Delhi Medical Council Act, 1997.

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Allahabad High Court
Case BriefsHigh Courts

Allahabad High Court said that the term ‘condition and the specification of the cold storage’ together with the definition clauses constitute the cold storage services and, therefore, cold storage services have been properly structured under the U.P. Enactment read with modified subordinate legislation of Uttar Pradesh.

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Delhi High Court
Case BriefsHigh Courts

The petitioner, a student enrolled in the B.A. (Hons.) English course at Kalindi College, Delhi University, filed a petition challenging the university’s refusal. The court directed the university to declare her second-semester examination result and permitted her to attempt the third-semester examination.

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Madras High Court
Case BriefsHigh Courts

Senthil Balaji was arrested and remanded to judicial custody on 14-06-2023 for an alleged offence under Section 3 of PMLA.

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Rajasthan High Court
Case BriefsHigh Courts

“The main object of sentencing a convicted person is to bring in him certain character reformation and to keep him away from the society so as to see that the impact of his criminal character does not put any adverse impact on any other person.”

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