Monday, November 30, 2020

Vigilantibus Non Dormientibus Jura Subveniunt – The law will assist only...

  SUPREME COURT OF INDIA FULL BENCH SAGUFA AHMED AND OTHERS — Appellant Vs. UPPER ASSAM PLYWOOD PRODUCTS PVT. LIMITED AND OTHERS — Respondent ( Before : S. A. Bobde,...

IN RE : COGNIZANCE FOR EXTENSION OF LIMITATION Held it is...

1 ITEM NO.6 Virtual Court 1                                     SECTION PIL-W  ...

Limitation–Section 6 of Limitation Act engrafts an enabling provisions to minor...

Before  The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice Asok Kumar Ganguly Civil Appeal No.  of 2009 (@ Special Leave Petition (Civil) No. 21582...

Limitation Act, 1963 – Articles 2, 3, 22 and 113 –...

  SUPREME COURT OF INDIA FULL BENCH SHAKTI BHOG FOOD INDUSTRIES LTD. — Appellant Vs. THE CENTRAL BANK OF INDIA AND ANOTHER — Respondent ( Before : A.M. Khanwilkar, Indira...

In cases governed by Article 113 of the Limitation Act, the...

Limitation Period Begins To Run When The Right To Sue Accrues And Not When It 'First' Accrues: SC LIVELAW NEWS NETWORK 5 Jun 2020 8:05...

SC Extends Limitation Under Arbitration Act & Sec 138 Of Negotiable...

SC Extends Limitation Under Arbitration Act & Sec 138 Of Negotiable Instruments Act With Effect From March 15 Sanya Talwar 6 May 2020 3:29 PM The...

Limitation Act, 1963, Section 12(2) — Limitation — Computation of —...

2020(1) Indian Civil Cases 635 (S.C.) SUPREME  COURT  OF INDIA Before :– INDIRA BANERJEE & M.R. SHAH, JJ. Petition for Special Leave to Appeal (C) No.24862 of...

Land Acquisition Act, 1894 – Sections 4, 48(1) and 30 –...

  SUPREME COURT OF INDIA DIVISION BENCH NAND RAM (D) THROUGH LRS. & ORS. — Appellant Vs. JAGDISH PRASAD (D) THROUGH LRS. — Respondent ( Before : L. Nageswara Rao...

Limitation Period For Executing A Decree Passed By A Foreign Court...

Limitation Period For Executing A Decree Passed By A Foreign Court Will Be The Limitation Prescribed In The Reciprocating Foreign Country: SC Ashok Kini 17...

IMP ::: Plea Of Acquisition Of Title By Adverse Possession Can...

Plea Of Acquisition Of Title By Adverse Possession Can Be Taken By A Plaintiff, Reiterates SC LIVELAW NEWS NETWORK 4 March 2020 9:43 PM The Supreme...

Wild Life (Protection) Act, 1972 – Limitation Act, 1963 – Section...

SUPREME COURT OF INDIA DIVISION BENCH M/S. NATESAN AGENCIES (PLANTATIONS) — Appellant Vs. STATE REP. BY THE SECRETARY TO GOVT. ENVIRONMENT AND FOREST DEPARTMENT — Respondent ( Before :...

The highest Court of the land cannot be a walk in...

Highest Court Of The Land Cannot Be A Walk In Place, Says Supreme Court LIVELAW NEWS NETWORK 26 Jan 2020 8:56 PM The highest Court of...

Adverse possession – A plea of adverse possession is founded on...

SUPREME COURT OF INDIA DIVISION BENCH SHRI UTTAM CHAND (D) THROUGH LRS. — Appellant Vs. NATHU RAM (D) THROUGH LRS. AND OTHERS — Respondent ( Before : L. Nageswara...

Routine Explanation Not Enough For Condonation Of Delay: SC HELD”A reasonable...

Routine Explanation Not Enough For Condonation Of Delay: SC   LIVELAW NEWS NETWORK 22 Dec 2019 2:48 PM "A reasonable and acceptable explanation is very much necessary." The Supreme...

Delay of More Than 120 Days In Filing Arbitration Appeal Not...

Delay of More Than 120 Days In Filing Arbitration Appeal Not Liable To Be Condoned: SC Ashok Kini 15 Dec 2019 7:23 PM The Supreme Court...

Power To Condone Delay Under Sec 5 Limitation Act Applies To...

The Supreme Court has reiterated that the power to condone delay under Section 5 of the Limitation Act is applicable to proceedings under special...

Companies Act, 1956 – Sections 433, 434, 433(e) and 434(1)(c) –...

SUPREME COURT OF INDIA FULL BENCH JIGNESH SHAH AND ANOTHER — AppellantVs.UNION OF INDIA AND ANOTHER...

Date Of Default Alone Is Relevant For Triggering Limitation For Winding...

Date Of Default Alone Is Relevant For Triggering Limitation For Winding Up Petition: SC Dismisses IL& F S Petition Against La-Fin - Art 137...

Limitation Act is applicable to applications filed under Sections 7 and...

REPORTABLE IN THE SUPREME COURT OF INDIA CIVIL APPELLATE JURISDICTION CIVIL APPEAL NO.23988 OF 2017 B.K. EDUCATIONAL SERVICES PRIVATE LIMITED …APPELLANT VERSUS PARAG GUPTA AND ASSOCIATES …RESPONDENTS WITH CIVIL APPEAL NO.439 OF 2018 CIVIL...

IMP:: Does Adverse Possession also give right to sue for title?...

Does Adverse Possession also give right to sue for title? Supreme Court says YES Shruti Mahajan August 7 2019

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