Tuesday, September 22, 2020

Finance Act, 1994 – Section 65(105)(zzzzj) – Payment of service tax...

  SUPREME COURT OF INDIA FULL BENCH COMMISSIONER OF SERVICE TAX, AHMEDABAD — Appellant Vs. M/S ADANI GAS LIMITED — Respondent ( Before : Dr. Dhananjaya Y. Chandrachud, Indu Malhotra...

Insolvency and Bankruptcy Code, 2016 – Section 7 – A personal...

  SUPREME COURT OF INDIA DIVISION BENCH M/S RADHA EXPORTS (INDIA) PVT. LIMITED. — Appellant Vs. K.P. JAYARAM AND ANOTHER — Respondent ( Before : Arun Mishra and Indira Banerjee,...

Foreign Trade (Development and Regulation) Act, 1992 – Sections 3(2) and...

  SUPREME COURT OF INDIA FULL BENCH UNION OF INDIA AND OTHERS — Appellant Vs. AGRICAS LLP AND OTHERS ETC. — Respondent ( Before : A.M. Khanwilkar, Dinesh Maheshwari and...

AGR Case] ‘Why Shouldn’t Jio Pay Dues Of Reliance Communications For...

AGR Case] 'Why Shouldn't Jio Pay Dues Of Reliance Communications For Using Its Spectrum?' SC Asks Reliance Jio Justice Mishra: Jio is using since 2016(spectrum). Why...

HELD limitation period for application under Section 7 of the Insolvency...

Limitation period for application under Section 7 of the Insolvency and Bankruptcy Code is three years as provided by Article 137 of the Limitation...

Mines and Minerals (Development and Regulation) Act, 1957 – Section 21(5)...

  SUPREME COURT OF INDIA FULL BENCH COMMON CAUSE — Appellant Vs. UNION OF INDIA AND OTHERS — Respondent ( Before : S.A. Bobde, CJI., A.S. Bopanna and V. Ramasubramanian,...

HELD “sample being sent and tested 8 months beyond the...

A valuable right is granted to a person who is sought to be penalized under these Acts to have a sample tested by the...

“The owner is liable to pay charges after the goods have...

  SUPREME COURT OF INDIA FULL BENCH THE CHAIRMAN, BOARD OF TRUSTEES, COCHIN PORT TRUST — Appellant Vs. M/S AREBEE STAR MARITIME AGENCIES PVT. LTD. AND OTHERS — Respondent (...

Foreign Exchange Regulation Act, 1973 – Sections 8(3), 8(4) and 68...

  SUPREME COURT OF INDIA DIVISION BENCH SHAILENDRA SWARUP — Appellant Vs. THE DEPUTY DIRECTOR, ENFORCEMENT DIRECTORATE — Respondent ( Before : Ashok Bhushan and R. Subhash Reddy, JJ. ) Criminal...

Copyright Law–Dramatic work–Provisions of the Act make a distinction between the...

2009(2) LAW HERALD (SC) 1000 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Lokeshwar Singh Panta The Hon’ble Mr. Justice...

Companies Act, 2013 – Sections 397 and 398 – Inheritance of...

  SUPREME COURT OF INDIA DIVISION BENCH ARUNA OSWAL — Appellant Vs. PANKAJ OSWAL AND OTHERS — Respondent ( Before : Arun Mishra and S. Abdul Nazeer, JJ. ) Civil Appeal...

Disciplinary Proceedings against Lawyers cannot be continued after 1 year of...

SUPREME COURT OF INDIA Before :- Dipak Misra, A.M. Khanwilkar and Mohan M. Shantanagoudar, JJ. Civil Appeal No. 2792 of 2010. D/d. 2.3.2017. Kumari Achal Saxena (D)...

Share Purchase Agreement (SPA) – Requesting for the execution of the...

  SUPREME COURT OF INDIA DIVISION BENCH SHAKTI NATH AND OTHERS — Appellant Vs. ALPHA TIGER CYPRUS INVESTMENT NO.3 LTD. AND OTHERS — Respondent ( Before : Uday Umesh Lalit...

Partnership Act, 1932 – Sections 37 and 48 – Distinction between...

SUPREME COURT OF INDIA FULL BENCH GURU NANAK INDUSTRIES, FARIDABAD AND ANOTHER — Appellant Vs. AMAR SINGH (DEAD) THROUGH LRS — Respondent ( Before : N.V. Ramana, Sanjiv Khanna...

SC Allows ED to Attach Assets Of JP Morgan And Its...

SC Allows ED to Attach Assets Of JP Morgan And Its Directors To The Extent Of Amounts Allegedly Diverted From Amrapali Homebuyers LIVELAW NEWS...

Andhra Pradesh Value Added Tax Act, 2005 – Section 31 –...

  SUPREME COURT OF INDIA DIVISION BENCH ASSISTANT COMMISSIONER (CT) LTU, KAKINADA AND OTHERS — Appellant Vs. M/S. GLAXO SMITH KLINE CONSUMER HEALTH CARE LIMITED — Respondent ( Before :...

Central Sales Tax Act, 1956 – Sections 3, 6 and 6(2)...

  SUPREME COURT OF INDIA DIVISION BENCH COMMERCIAL TAXES OFFICER — Appellant Vs. M/S. BOMBAY MACHINERY STORE — Respondent ( Before : Deepak Gupta and Aniruddha Bose, JJ. ) Civil Appeal...

Electricity Supply Cannot Be Disconnected For Recovery Of Additional Demand Raised...

Electricity Supply Cannot Be Disconnected For Recovery Of Additional Demand Raised After Expiry Of Two Years Limitation Period: SC LIVELAW NEWS NETWORK 19 Feb 2020...

Unregistered Individuals Not Prohibited From Practice Of Architecture, But They Can’t...

Unregistered Individuals Not Prohibited From Practice Of Architecture, But They Can't Designate Themselves As Architects: SC Ashok Kini 17 March 2020 3:57 PM "While we have...

Foreign Exchange Management (Realisation, Repatriation and Surrender of Foreign Exchange) Regulations,...

SUPREME COURT OF INDIA DIVISION BENCH SUBORNO BOSE — Appellant Vs. ENFORCEMENT DIRECTORATE AND ANOTHER — Respondent ( Before : A.M. Khanwilkar and Dinesh Maheshwari, JJ. ) Civil Appeal No....

Latest Judgements - At a Glance