Tuesday, September 22, 2020

HELD A hospital which renders free services to a certain category...

The Supreme Court has observed that it is only where a hospital provides medical services free of charge across the board to all patients...

IN RE : PROBLEMS AND MISERIES OF MIGRANT LABOURERS HELD No...

  SUPREME COURT OF INDIA FULL BENCH IN RE : PROBLEMS AND MISERIES OF MIGRANT LABOURERS ( Before : Ashok Bhushan, Sanjay Kishan Kaul and M.R. Shah, JJ....

Consumer Protection Act, 1986 – Section 2(d)(ii) – Deficiency in service...

  SUPREME COURT OF INDIA DIVISION BENCH CANARA BANK — Appellant Vs. M/S. LEATHEROID PLASTICS PVT. LTD. — Respondent ( Before : Uday Umesh Lalit and Aniruddha Bose, JJ. ) Civil...

“Transit Marine Insurance Policy” HELD While construing a contract of insurance,...

  SUPREME COURT OF INDIA DIVISION BENCH BAJAJ ALLIANZ GENERAL INSURANCE CO LTD AND ANOTHER — Appellant Vs. THE STATE OF MADHYA PRADESH — Respondent ( Before : Dr Dhananjaya...

Consumer Protection Act, 1986 – Sections 2(d) and 2(1)(d) – Registered...

SUPREME COURT OF INDIA DIVISION BENCH THE JOINT LABOUR COMMISSIONER AND REGISTERING OFFICER AND ANOTHER — Appellant Vs. KESAR LAL — Respondent ( Before : Dr. Dhananjaya Y. Chandrachud...

Consumer Protection Act, – Section 13(2)(a) – Whether Section 13(2)(a), which...

SUPREME COURT OF INDIA CONSTITUTION BENCH NEW INDIA ASSURANCE COMPANY LIMITED — Appellant Vs. HILLI MULTIPURPOSE COLD STORAGE PRIVATE LIMITED — Respondent ( Before : Arun Mishra, Indira Banerjee,...

Consumer Protection Act, 1986 – Section 2(d) – Meaning of “Consumer”...

SUPREME COURT OF INDIA DIVISION BENCH M/S NANDAN BIOMATRIX LIMITED — Appellant Vs. S. AMBIKA DEVI AND OTHERS — Respondent ( Before : Mohan M. Shantanagoudar and R. Subhash...

[Consumer Protection Act] Mere Service Of Notice On Opposite Party Without...

Mere Service Of Notice On Opposite Party Without Complaint Copy Cannot Be Commencing Point Of 30 Days Limitation To File Reply: SC LIVELAW...

……..it is evident that the 1976 Rules prescribed that a licence...

SUPREME COURT OF INDIA DIVISION BENCH M/S BASPA ORGANICS LIMITED — Appellant Vs. UNITED INDIA INSURANCE COMPANY LIMITED — Respondent ( Before : Mohan M. Shantanagoudar and R. Subhash...

Associations That Are Formed Due To Mandate Of Law Cannot File...

Associations That Are Formed Due To Mandate Of Law Cannot File A Consumer Complaint: SC LIVELAW NEWS NETWORK 14 Feb 2020 5:42 PM Explaining the term...

-Consumer Protection Act, 1986 – Section 23 – Appeal – Breach...

SUPREME COURT OF INDIA DIVISION BENCH ORIENTAL INSURANCE COMPANY LIMITED — Appellant Vs. NATIONAL BULK HANDLING CORPORATION PRIVATE LIMITED — Respondent ( Before : Mohan M. Shantanagoudar and R....

CLAIM REPUDIATED on grounds ‘farmers’ were not ‘consumers’ within the meaning...

SUPREME COURT OF INDIA DIVISION BENCH CANARA BANK @ APPELLANT @ HASH M/S UNITED INDIA INSURANCE CO. LIMITED AND OTHERS @ RESPONDENT ( Before : S. Abdul...

Coverage Of ‘Flood & Inundation’ Insurance Includes Damage Caused By Heavy...

Coverage Of 'Flood & Inundation' Insurance Includes Damage Caused By Heavy Rains And Not Just Overflowing Of River : SC LIVELAW NEWS NETWORK 28 Jan...

No Obligation On Airlines To Escort Passenger To Boarding Gate After...

The Supreme Court has observed that there is no obligation on the airlines to escort every passenger after issuing him/her a boarding pass at...

SC Sets Aside NCDRC Findings Of Unfair Trade Practice Against Star...

SUPREME COURT OF INDIA DIVISION BENCH STAR INDIA (P) LTD. — Appellant Vs. SOCIETY OF CATALYSTS AND ANOTHER — Respondent ( Before : Mohan M. Shantanagoudar and R. Subhash...

Mere Delay In Intimating Insurance Company About The Theft Cannot Be...

Mere Delay In Intimating Insurance Company About The Theft Cannot Be A Ground To Deny Insurance Claim: SC Ashok Kini 24 Jan 2020 5:21 PM The...

H E L D – The respondents had paid 85% of...

SUPREME COURT OF INDIA DIVISION BENCH M/S LANCO HILLS TECHNOLOGY PARK PRIVATE LIMITED — Appellant Vs. MANISHA BALKRISHNA KULKARNI AND ANOTHER — Respondent ( Before : Dr. Dhananjaya Y....

Chandigarh Housing Board {hereinafter ‘CHB’) invited bids to implement an integrated...

SUPREME COURT OF INDIA DIVISION BENCH CHANDIGARH HOUSING BOARD — Appellant Vs. M/S. PARASVANATH DEVELOPERS PVT. LTD. AND ANOTHER — Respondent ( Before : Mohan M. Shantanagoudar and R....

Consumer Law – Deficiency of service – Fraudulent transactions – Compensation...

SUPREME COURT OF INDIA DIVISION BENCH DAV PUBLIC SCHOOL — Appellant Vs. THE SENIOR MANAGER, INDIAN BANK, MIDNAPUR BRANCH AND OTHERS — Respondent ( Before : Dr. Dhananjaya Y....

Ex-Parte Order Of State Consumer Commission Can Be Challenged Before NCDRC...

Ex-Parte Order Of State Consumer Commission Can Be Challenged Before NCDRC: SC Ashok Kini 21 Dec 2019 5:36 PM The Supreme Court has held that an...

Latest Judgements - At a Glance