Sunday, October 25, 2020

Wherein the circumstances when requirement of Article 14 of the Constitution...

  SUPREME COURT OF INDIA FULL BENCH NATIONAL ALLIANCE FOR PEOPLE'S MOVEMENTS AND OTHERS — Appellant Vs. THE STATE OF MAHARASHTRA AND OTHERS — Respondent ( Before : S. A....

Writ Petition to Supreme Court of India, Not Maintainable Against Judicial...

1 IN THE SUPREME COURT OF INDIA CRIMINAL ORIGINAL JURISDICTION Transferred Case (Criminal) No 1 of 2020 Neelam Manmohan Attavar ...Petitioner(s) Versus Manmohan Attavar (D) Thr LRs ...Respondent(s) O R D...

Issuance of Directions for protection of Shivlinga of Mahakaleshwar Temple, Ujjain...

  SUPREME COURT OF INDIA FULL BENCH SARIKA — Appellant Vs. ADMINISTRATOR, MAHAKALESHWAR MANDIR COMMITTEE, UJJAIN (M.P.) AND OTHERS — Respondent ( Before : Arun Mishra, B.R. Gavai and Krishna...

SCOI Orders Removal Of 48,000 Slum Dwellings Around Delhi Rail Tracks...

The Supreme Court has ordered the removal of nearly 48,000 slum dwellings around the 140-kilometer length of railway tracks in New Delhi within three...

Medical Council of India Regulations, 2000 – Regulation 9 – Power...

  SUPREME COURT OF INDIA CONSTITUTION BENCH TAMIL NADU MEDICAL OFFICERS ASSOCIATION AND OTHERS — Appellant Vs. UNION OF INDIA AND OTHERS — Respondent ( Before : Arun Mishra, Indira...

Punjab Scheduled Castes and Backward Classes (Reservation in Services) Act, 2006...

  SUPREME COURT OF INDIA CONSTITUTION BENCH THE STATE OF PUNJAB AND OTHERS — Appellant Vs. DAVINDER SINGH AND OTHERS — Respondent ( Before : Arun Mishra, Indira Banerjee, Vineet...

Vikas Dubey Encounter Case – Allegations of bias made by petitioner...

  SUPREME COURT OF INDIA FULL BENCH GHANSHYAM UPADHYAY — Appellant Vs. STATE OF U.P. AND OTHERS — Respondent ( Before : S. A. Bobde, CJI, A. S. Bopanna and...

REHA CHAKRABORTY – CBI – HELD Appropriate to invoke the powers...

HELD Appropriate to invoke the powers conferred by Article 142 of the Constitution. As a Court exercising lawful jurisdiction for the assigned roster, no...

Transfer of PM CARES Fund to NDRF – Funds collected in...

  SUPREME COURT OF INDIA FULL BENCH CENTRE FOR PUBLIC INTEREST LITIGATION — Appellant Vs. UNION OF INDIA — Respondent ( Before : Ashok Bhushan, R. Subhash Reddy and M.R....

Authority of the “Monitoring Committee to seal the residential premises on...

We are not going into the merits of the other submissions, whether the premises are authorized or unauthorized, can be regularized or not, compounding can be...

10% quota for Economically Weaker Sections – Challenged – Amendments run...

  SUPREME COURT OF INDIA FULL BENCH JANHIT ABHIYAN — Appellant Vs. UNION OF INDIA AND OTHERS — Respondent ( Before : S.A. Bobde, CJI, R. Subhash Reddy and B.R....

Senior Citizens Living Alone Amidst COVID-19 – HELD the elderly people...

Senior Citizens Living Alone Amidst COVID-19 - HELD the elderly people should be given priority in the admission in the Government hospital looking to...

This Court, therefore, called upon the State to file an affidavit...

Supreme Court JUSTICE Uday Umesh Lalit JUSTICE Mohan M. Shantanagoudar JUSTICE Vineet Saran PYARE LAL Vs. STATE OF HARYANA CRIMINAL APPEAL NO. 1003 OF 2017 17th July 2020 Petitioner...

Conditions For Transferring Cases from High Courts Under Article 139A To...

The Supreme Court has withdrawn to itself a writ petition pending before the Punjab and Haryana High Court challenging a notification issued by the...

IN RE COGNIZANCE FOR EXTENSION OF LIMITATION:: SCOI Applies Order Extending...

SC Applies Order Extending Limitation To Sec 29A & 23(4) Arbitration Act, Section 12A Commercial Courts Act ITEM NO.19 Virtual Court 1 SECTION PIL-W S U...

SCOI Allows Service Of Notices/Summons/Documents Via WhatsApp, Telegram Etc In Addition...

SC Allows Service Of Notices/Summons/Documents Via WhatsApp, Telegram Etc In Addition To By E-mail In Every Legal Proceedings ITEM NO.19 Virtual Court 1 SECTION PIL-W S...

In Re Cognizance For Extension Of Limitation SCOI Refuses To Extend...

Not Appropriate To Interfere With Period Prescribed By RBI' : SC Refuses To Extend Validity Period Of Cheques Akshita Saxena 14 July 2020 7:40 PM The...

IMP ::: HELD “People suffering from disabilities are also...

Disabled Entitled To The Same Benefits As Given To SC-ST Candidates: SC LIVELAW NEWS NETWORK 13 July 2020 8:58 AM "People suffering from disabilities are also...

IMP:: Interaction with Advocate Sahil Mongia, (9818656542), Petitioner in IA filed...

Had an interesting interaction with Advocate Sahil Mongia, Advocate (9818656542) Co-petitioner, in the IA filed before Honble SCOI, RE SC Allows Service Through...

Lawyers Are An Intellectual Class; We Expect Members Of Noble Fraternity...

Lawyers Are An Intellectual Class; We Expect Members Of Noble Fraternity To Respect Themselves First : SC LIVELAW NEWS NETWORK 6 July 2020 7:11 PM "We...

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