Monday, July 22, 2019

COMPENSATION TO BE AWARDED – CONSUMER FORA — The amount of...

SUPREME COURT OF INDIA DIVISION BENCH DLF HOMES PANCHKULA PVT. LTD. — Appellant Vs. D.S. DHANDA, ETC. ETC. — Respondent ( Before : D.Y. Chandrachud and Hemant Gupta, JJ....

Medical Negligence–It is not to be necessary for every professional to...

2019(2) Law Herald (SC) 962 : 2019 LawHerald.Org 776 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice L. Nageswara Rao Hon'ble Mr. Justice Sanjay Kishan...

Insurance Contract–An apprentice is not an employee in common parlance.

2009(1) LAW HERALD (SC) 465   IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice  Markandey Katju The Hon’ble Mr. Justice  R.M. Lodha Civil Appeal No(s)....

Consumer Protection Act, 1986, S.12–Education–Misleading advertisement-Institute did not file any documentary...

2017(1) Law Herald (SC) 371 (NCDRC) : 2016 LawHeiald.Org 2450 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before  The Hon'ble Mrs. Presiding Member M. Shreesha Revision Petition No....

Consumer Protection Act, 1986, S. 12—Medical Negligence—Patient was brought with the...

2017(1) Law Herald (SC) 750 (NCDRC) : 2017 LawHerald.Org 808      IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member  Dr. S.M. Kantikar First...

Theft of Vehicle- -Delay in intimating the insurance company—If the reason...

(2017) ACJ 2747 : (2017) AIR(SCW) 4836 : (2017) AIR(SC) 4836 : (2018) AllSCR 185 : (2018) 1 AndhLD 71 : (2017) 3 ApexCourtJudgments(SC)...

Foreigners Act, 1946–Wrongly declared to be Foreigner—Once the grandfather’s identity,...

2019(2) Law Herald (SC) 1503 : 2019 LawHerald.Org 951 IN THE SUPREME COURT OF INDIA Before

Consumer Protection Act, 1986, S.12–Consumer–insurance–Acceptance of policy-­Policy was not issued by...

2017  (1 ) Law Herald (SC) 743 (NCDRC) : 2017 LawHerald.Org 806 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member Ajit Bharihoke The...

Consumer–Housing–Unwarranted and unnecessary delay in granting sanction of construction plan—Compensation awarded.

2018(4) Law Herald (SC) 2750 : 2018 LawHerald.Org 1612 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice Mohan M....

Consumer Protection Act, 1986, S. 12–Medical Negligence-Vegetative State–Child aged two and...

2019(1) Law Herald (SC) 552 : 2019 LawHerald.Org 602 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Dr. Dhananjay Y. Chandrachud Hon'ble Mr. Justice Hemant Gupta Civil...

Consumer Protection Act, 1986, S.27–Imposition of Penalty-Appellant was shown as Secretary...

2019(1) Law Herald (SC) 572 : 2018 LawHerald.Org 2135 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice R. Subhash Reddy Hon'ble Mr. Justice Uday Umesh Lalit Civil...

Consumer Protection Act, 1986, S.12—Limitation to file complaint does not extend...

(2017) 1 LawHerald(SC) 169 NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION GODAVARI MARATHWADA IRRIGATION — Appellant Vs. ASSISTANT GENERAL MANAGER — Respondent ( Before : K.S. Chaudhari, Presiding Member. ) First Appeal No. 88 of...

Consumer—Housing—Delay in delivery of Possession—Interest on refund of amount—One sided clause...

2019(2) Law Herald (SC) 1560 : 2019 LawHerald.Org 1010 IN THE SUPREME COURT OF INDIA Before

Consumer Protection Act, 1986, S.12–insurance–Life Policy-Mere non disclosure of the earlier...

2017(1) Law Herald (SC) 754 (NCDRC) : 2017 LawHerald.Org 810 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member Dr. B.C. Gupta The Hon'ble...

Medical Negligence–Expert opinion–Opinion of Expert Doctor obtained without sending him complete...

2010(1) LAW HERALD (SC) 359 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice G.S. Singhvi The Hon’ble Mr. Justice H.L. Dattu Civil Appeal No. 5991 of...

Amendment of Complaint—State Consumer Commission cannot decline application for amendment of...

2017(1) Law Herald (SC) 382 (NCDRC) : 2017 LawHerald.Org 600 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member K,S. Chaudhari Revision Petition No,...

Medical Negligence-Plastic Surgery-Failure to get the biopsy done indicates that doctors...

2017(1) Law Herald (SC) 570 (NCDRC) : 2017 LawHerald.Org 679 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member Dr. B.C. Gupta First...

Consumer Complaint—Arbitration Clause in agreement cannot oust the jurisdiction of consumer...

2019(1) Law Herald (SC) 63 : 2018 LawHerald.Org 1961 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Uday Umesh Lalit Hon'ble Mr. Justice Ashok Bhushan Review Petitoin...

Railway Theft of Luggage- the theft of the articles of the...

(2017) 1 ConLT 63 : (2017) 1 LawHerald(SC) 172 NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION GENERAL MANAGER (GENERAL) NORTHERN RAILWAY — Appellant Vs. LAKHANJI PURWAR — Respondent ( Before : Mr. Justice V.K....

Medical Negligence—Post surgery ailments—Patient was not able to prove that the...

2018(4) Law Herald (SC) 2772 : 2018 LawHerald.Org 1611 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice Vineet Saran Civil...

Latest Judgements - At a Glance