Sunday, October 25, 2020

Motor Vehicles—No vehicle can be altered so as to change original...

2019(1) Law Herald (SC) 296 : 2019 LawHerald.Org 522 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Arun Mishra Hon'ble Mr. Justice Vineet Saran Civil Appeal...

Wakf-Jurisdiction of Wakf Tribunal-Bar of Jurisdiction of Civil Court-­Right, title and...

                  2019(1) Law Herald (SC) 459 : 2019 LawHerald.Org 552 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Ashok Bhushan Hon'ble Mr. Justice K.M. Joseph Civil...

Partnership–Dissolution of–When there are only two partners constituting the partnership firm,...

2010(1) LAW HERALD (SC) 548 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Tarun Chatterjee The Hon’ble Mr. Justice V.S. Sirpurkar Civil Appeal Nos. 6933-6934 of...

Specific Relief Act, 1963, S.20–Specific Performance-Agreement to Sell—Once the Trial Court,...

  (2018) 181 AIC 255 : (2017) AIR(SCW) 3601 : (2017) 4 AIRJharR 415 : (2017) AIR(SC) 3601 : (2017) AllSCR 1855 : (2017) 5...

Rajasthan Public Trust Act, 1959, S.29—Unregistered Trust—Bar is created for hearing...

(2017) 177 AIC 231 : (2017) AIR(SCW) 3603 : (2017) 4 AIRJharR 417 : (2017) AIR(SC) 3603 : (2017) AllSCR 1885 : (2017) 124...

IMP : Electricity—Auction Sale of Property—Auction purchaser cannot be called upon...

  (2017) 178 AIC 145 : (2017) AIR(SCW) 3862 : (2017) AIR(SC) 3862 : (2017) 3 ApexCourtJudgments(SC) 206 : (2017) 4 CivCC 484 : (2017)...

Custody of Child—Preference of Child of discernible age is to be...

  (2017) 178 AIC 180 : (2017) AIR(SCW) 5407 : (2018) 1 AIRBomR(Cri) 41 : (2017) AIR(SC) 5407 : (2017) 3 AllCrlRulings 2397 : (2017)...

Municipal Law-Disconnection of water between the private parties and they were...

    (2017) 175 AIC 247 : (2017) 3 ALLMR 907 : (2017) 3 BCR 101 : (2017) 3 JT 178 : (2017) 2 LawHerald(SC) 1538...

Electricity Meter–Replacement of existing meter with electronic meter-Section 20 of the...

2008(1) LAW HERALD (SC) 659 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Harjit Singh Bedi Civil Appeal No. 4789...

Damages–Electrocution–Compensation–Young boy of 8 years got electrocuted with high tension live...

    (2017) AAC 563 : (2017) 1 ACC 400 : (2017) ACJ 701 : (2017) 171 AIC 126 : (2017) AIR(SCW) 718 : (2017) AIR(SC)...

Estoppel–Electricity Tariff–Levy of Surcharge–Doctrine of estoppel would apply in the case...

2008(1) LAW HERALD (SC) 392IN THE SUPREME COURT OF INDIABefore The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Harjit Singh Bedi  Appeal...

Right to Information—Performance of employee and his service records/ details are...

2017(3) Law Herald (SC) 2038 : 2017 LawHerald.Org 1341 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice R.K. Agrawal Hon'ble Mr. Justice Abhay Manohar Sapre C/V/7...

Copyright–The judgments of the Apex court would be in the public...

2008(1) LAW HERALD (SC) 179 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice B.N. Agrawal The Hon’ble Mr. Justice P.P. Naolekar Civil Appeal No. 6472...

Gift–Acceptance of– It is one thing to say that the execution...

  2008(1) Law Herald (SC) 87 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Harjit Singh Bedi Civil Appeal No....

Court Fee—Suit not to be rejected on ground of non-payment of...

2017(3) Law Herald (SC) 1736 : 2017 LawHerald.Org 1229 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Dipak Misra Hon'ble Mr. Justice A.M. Khanwilkar Hon'ble Mr. Justice...

Agreement to Sell—Where terms of agreement and conduct of parties put...

2017(1) Law Herald (SC) 516 : 2017 LawHerald.Org 672 IN THE SUPREME COURT OF INDIA Before The Hon'ble Mr. Jsutice Arun Mishra The Hon'ble Mr. Justice D.Y....

Partition – What manner the property are required to be enjoyed...

  (1996) 8 AD 553 : (1996) 8 SCALE 243 : (1996) 11 SCC 496 : (1996) 7 SCR 812 Supp SUPREME COURT OF INDIA K.M. SRINIVASAN...

Registered Documents—Registering authorities are not competent to cancel the registered document—Only...

2016(5) Law Herald (P&H) 3918 (SC) : 2016 LawHerald.Org 1922 IN THE SUPREME COURT OF INDIA Before The Hon'ble Mr. Justice Ranjan Gogoi The Hon'ble Mr. Justice Prafulla...

There cannot remain any valid defence for the respondents against the...

  (1997) 2 JT 581 : (1997) 2 SCALE 26 : (1997) 4 SCC 511 : (1997) 1 UJ 676 SUPREME COURT OF INDIA RAJENDRA KUMAR GUPTA...

Telecom Regulatory Authority of India Act, 1997 – Section – 11,...

  (2008) 2 CompLJ 405 : (2008) 5 JT 657 : (2008) 6 SCALE 523 : (2008) 10 SCC 556 SUPREME COURT OF INDIA TATA TELESERVICES LTD....

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