Saturday, December 14, 2019

Infringement of Trademark-Passing of-Division Bench of High Court held that substitution...

2018(4) Law Herald (SC) 3198 : 2018 LawHerald.Org 1929 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice R.F. Nariman Hon'ble Mrs. Justice Indu Malhotra Civil Appeal...

Witness Protection Scheme—Scheme as prepared by Union of India approved by...

2018(4) Law Herald (SC) 3342 : 2018 LawHerald.Org 1940 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice A.K. Sikri Hon'ble Mr. Justice S. Abdul Nazeer Writ Petition...

Land Acquisition—Development Charges—Acquired land is situated in the midst of well-developed...

2018(4) Law Herald (SC) 3389 : 2018 LawHerald.Org 1946 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mrs. Justice Indu Malhotra Civil Appeal...

Whether respondent entitled to rents and profits till the passing of...

2010(1) LAW HERALD (SC) 479 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Altamas Kabir The Hon’ble Mr. Justice Cyriac Joseph Civil Appeal No. 2501...

Limitation Act, 1963, Art. 58–Limitation–Cause of action–Mere existence of a wrong...

2010(1) LAW HERALD (SC) 307 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Tarun Chatterjee The Hon’ble Mr. Justice Aftab Alam Civil Appeal No.5339 of 2002 Daya...

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