Delhi High Court
Case BriefsHigh Courts

Delhi High Court held that the plaintiff, PPL India, established a compelling case of copyright infringement against Geetanjali Salon, the defendants, with a clear imbalance of convenience favoring the plaintiff’s protection of intellectual property, an interim injunction is granted to halt the defendants’ unauthorized use of copyrighted materials.

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Rajasthan High Court
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“There can be no second opinion that preservation of human life is of paramount consideration. This is so on account of the fact that once life is lost, the status quo ante cannot be restored as resurrection is beyond the capacity of man.”

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Delhi High Court
Case BriefsHigh Courts

Delhi High Court upholds Labour Court’s finding, affirming Hospital as an Industry under the Industrial Disputes Act, 1947 validating State Government’s referral authority, and confirming the continuous service of the workman.

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Calcutta High Court
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Calcutta High Court noted that specific provision under Section 84 of the Multi-State Co-operative Societies Act, 2002 mandates arbitration for disputes involving members and the society.

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Andhra Pradesh High Court
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“The PIL has been filed highlighting the inaction of the Mines and Geology Department and other agencies to check illegal sand mining being conducted by unscrupulous elements in the River Neeva in Chittoor District and particularly in SettiappamThangal Village, Ananthapuram Panchayat.”

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Calcutta High Court
Case BriefsHigh Courts

“When damages have been paid for unlawful use of land then plaintiff, being a wrong doer, cannot claim equitable relief for wrongful use of such land, in respect of which he has no right, title, interest.”

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Punjab and Haryana High Court
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Punjab and Haryana High Court commented that “Such an approach would defeat the intent and objective behind the incorporation of the Act of 1996, which provides for a speedy and efficacious resolution of disputes.”

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Delhi High Court
Case BriefsHigh Courts

Sterling Agro Industries emerges victorious in the trademark clash between NOVA and NOVYA, as Delhi High Court decrees in their favor, enforcing a permanent injunction against the defendants and awarding litigation costs.

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Madras High Court
Case BriefsHigh Courts

Madras High Court directed the petitioner to give an undertaking that he would not initiate violence while organising meetings in connection with his indefinite fasting and he should co-operate with the police to ensure law and order

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Madras High Court
Case BriefsHigh Courts

Formula 4 (F4) Indian Championship is a motorsport series of races in India sponsored by Racing Promotions Private Limited in collaboration with the State Governments. The F4 Indian Championship – Indian Racing League is being conducted in India for the first time in the year 2023 The drivers from across the world such as, UK, Switzerland, Australia, Malaysia and South Africa, are expected to participate in this event.

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Allahabad High Court
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Allahabad High Court directed the Superintendent of Police, Pratapgarh to ensure that the further investigation of the case in question be completed as early as possible and to submit a report before the Court concerned.

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Calcutta High Court
Case BriefsHigh Courts

Calcutta High Court emphasised that the power under Section 482 of the CrPC should be exercised sparingly and only to prevent abuse of process or to secure the ends of justice.

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Bombay High Court
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The Court explained that the 1994 amendment was introduced for protecting and facilitating the exercise of owner’s rights and not restricting or diminishing them.

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Tripura High Court
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“The sword of justice given to a Judge has to be exercise with utmost responsibility and judiciously considering the reforms.”

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Gujarat High Court
Case BriefsHigh Courts

“If the Court reaches a clear conclusion that there is not even a vestige of doubt that the claim is non-arbitrable, it may refuse to refer the dispute to arbitration, otherwise, the rule is to refer the dispute to arbitration”.

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Delhi High Court
Case BriefsHigh Courts

“It is not in doubt that the composition is at best a derivative and would be the same substance as the ‘known substance’, therefore, unless and until significant enhancement of therapeutic efficacy is shown, such a composition would not be liable to be granted patent protection.”

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Rajasthan High Court
Case BriefsHigh Courts

“Getting few answer-sheets evaluated by an Expert Committee would do justice not only to the Examinees, but to the Examiners as well.”

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Calcutta High Court
Case BriefsHigh Courts

Calcutta High Court reasoned that the High Court’s jurisdiction under Article 227 is not appellate in nature and cannot be exercised to correct mere errors of fact.

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Gujarat High Court
Case BriefsHigh Courts

A notice was posted outside the Court room by the NCLT, Ahmedabad prohibiting the use of mobile phones and other electronic devices.

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Madras High Court
Case BriefsHigh Courts

Madras High Court, while noting that the respondent is 94 years old, directed MoHA to comply with the order within a period of two months from the date of receipt of a copy of this Judgment.

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