Desktop Alert

LAW OF MEDICINE - SC Seeks Centre's Response in Plea Seeking Cap on COVID-19 Treatment Rates at Private Hospitals
Fri, 05 Jun 2020 14:14:57 IST

Supreme Court has sought the Centre's response in a Public Interest Litigation seeking cap on fees to be charged by private hospitals in treating COVID-19 patients as well as transparent mechanism for purposes of admission to hospitals for quarantine and post infection facilities.

CIVIL - Telangana HC Directs State to Consider Grievances of Journalists' Community Within 2 Weeks
Fri, 05 Jun 2020 14:14:35 IST

Telangana High Court has directed the State to consider making representation on behalf of the Journalists' Community within 2 weeks, taking cognisance of their plight during the lockdown.

BANKING - Supreme Court Seeks Finance Minister's View on Interest Waiver
Fri, 05 Jun 2020 09:56:36 IST

Supreme Court has sought the Finance Ministry's reply in a week on waiver of interest on loans during the moratorium period after the Reserve Bank of India said it would not be prudent to go for a "forced waiver of interest" risking financial viability of banks.

BANKING - SC: Directive to Pay 100% Dues to Staff in Lockdown 'Unrealistic'
Fri, 05 Jun 2020 09:56:11 IST

Supreme Court has said the Government directive to employers to pay 100% dues to workers during the lockdown period was "unrealistic" while the Government defended it as a temporary step designed to prevent workers from migrating.

CRIMINAL - SC Dismisses CBI's Review Petition Against Bail Granted to P Chidambaram
Fri, 05 Jun 2020 09:55:42 IST

Supreme Court has dismissed the review Petition filed by Central Bureau of Investigation against the order granting bail to former Union Minister, P Chidambaram.

CIVIL - Delhi HC Directs Delhi Govt to Indicate Time Required to Upgrade Internet Lines of District Courts
Fri, 05 Jun 2020 09:55:19 IST

Delhi High Court has directed the Delhi Government to submit an affidavit indicating the time required for upgradation of existing lease lines from 34 MBPS to 1 GBPS in each District Court Complex and for the digitisation of the Court records.

CIVIL - Madras High Court Directs Govt. to Collate All Information on Welfare Schemes
Fri, 05 Jun 2020 09:54:56 IST

Madras High Court has directed all Governmental Authorities to provide the Welfare Schemes that are in vogue, including the ones announced during the COVID pandemic, to the Office of the Additional Advocate General for the State of Tamil Nadu.

CIVIL - Karnataka HC Issues Notice on Plea Against Mandatory Condition to Install 'Aarogya Setu' App
Fri, 05 Jun 2020 09:54:30 IST

Karnataka High Court has issued notice to the Union Government on a Petition challenging the directions making installation and use of 'Aarogya Setu' mandatory for travel by air and rail.

CRIMINAL - Gujarat High Court Rejects Bail to Asaram Bapu on Threat of Followers Congregating
Fri, 05 Jun 2020 09:54:00 IST

Gujarat High Court has rejected the interim bail application of Asaram Bapu, stating that it would not be feasible to release him on bail, since the same may lead to congregation of his followers and further aggravate the threat of spreading Coronavirus.

CIVIL - SC Directs Centre to Treat Plea Seeking Change of Name of Country as Representation
Thu, 04 Jun 2020 11:06:21 IST

Supreme Court has asked the Central Government to treat a writ petition seeking direction to change the name of the country as "Bharat" from "India" as a representation and to take a decision on the same.

LABOUR AND INDUSTRIAL - SC Issues Notice on Plea Seeking Urgent Release of Bonded Labourers Held at Brick Kilns
Thu, 04 Jun 2020 11:06:04 IST

Supreme Court has issued notice on a Public Interest Litigation seeking urgent release and rehabilitation of 187 victims of bonded labour who are being held at three different brick kilns in the States of Bihar and Uttar Pradesh.

CRIMINAL - SC: Unsafe to Convict Accused Solely on Basis of Uncorroborated Testimony of Accomplice
Thu, 04 Jun 2020 11:05:41 IST

Supreme Court has observed that it would be unsafe to convict an accused solely based on uncorroborated testimony of an accomplice.

COMPANY - SC: JP Morgan Assets to Remain with Enforcement Directorate
Thu, 04 Jun 2020 11:05:20 IST

Supreme Court has said JP Morgan India's properties worth ?187 Crores would remain attached with the Enforcement Directorate until the trial in a money-laundering case over its alleged transactions with the Amrapali group was completed.

CIVIL - SC Dismisses Andhra Pradesh Govt's Challenge Against HC Direction to Remove Party Flag Colours
Thu, 04 Jun 2020 11:05:00 IST

Supreme Court has dismissed an appeal by the Andhra Pradesh Government challenging a High Court order, directing removal of flags of political parties including those of Chief Minister led ruling party, Yuvajana Sramika Rythu Congress Party from Government buildings.

CIVIL - SC Declines to Stay Presidential Order Excluding Assam from 'Inner Line Permit' Area
Thu, 04 Jun 2020 11:04:41 IST

Supreme Court has refused to stay the 2019 Presidential Order, whereby the State of Assam has been excluded from Inner Line Area, in light of the Citizenship Amendment Act (CAA), 2019.

CIVIL - Delhi HC Directs Delhi Govt to Show Compliance on Proper Disposal of Bodies
Thu, 04 Jun 2020 11:04:17 IST

Delhi High Court has directed the Delhi Government to file a status report highlighting the degree of compliance with its own guidelines on proper disposal of bodies of COVID-19 patients.

CIVIL - Bombay HC Allows Arrested Vessel 'MV Karnika' to be Moved to Safer Waters Temporarily
Thu, 04 Jun 2020 11:03:56 IST

Bombay High Court has allowed arrested vessel MV Karnika to be moved out of the port of Mumbai into safer waters considering the sheer size of the vessel and possible damage it may cause to other vessels anchored nearby as Cyclone Nisarga hits Maharashtra's coast.

CIVIL - Bombay HC Asks Government on Number of Passengers that Contracted COVID-19
Thu, 04 Jun 2020 11:03:37 IST

Bombay High Court has enquired as to how many passengers evacuated under the Vande Bharat Mission from different countries actually tested positive for Covid-19 after landing in India and were not positive before taking the flight.

CIVIL - Allahabad HC to 'Function As Usual' from June 8 Onwards
Thu, 04 Jun 2020 11:03:10 IST

Allahabad High Court has decided to allow usual functioning of the Court from 8th June, 2020 onwards, both at the Principal Seat as well as at its bench in Lucknow.

CRIMINAL - Allahabad HC Allows Bail Plea Directly Without Requiring Accused to Approach Trial Court
Thu, 04 Jun 2020 11:02:43 IST

Allahabad High Court has allowed a bail Petition filed directly before it under Section 439 of the Code of Criminal Procedure, 1973 without requiring the Petitioner to first approach the Trial Court, on account of the lockdown situation.

EDUCATION - Kerala HC Restrains Private School from Levying Additional Fee for Virtual Classes
Thu, 04 Jun 2020 11:02:14 IST

Kerala High Court has passed an interim order restraining a school from levying additional fees on students for holding virtual classes.

CIVIL - Uttarakhand HC Enquires on Sending Flyers to Paid Quarantine
Thu, 04 Jun 2020 11:01:52 IST

Uttarakhand High Court has directed the State Government, the civil aviation secretary and the Dehradun district magistrate to explain why people entering the State on flights are being sent to paid quarantine in hotels.

CIVIL - Uttarakhand HC Directs District Administration to Provide Funds to Gram Sabhas
Thu, 04 Jun 2020 11:01:26 IST

Uttarakhand High Court has expressed deep concern over the "pitiable condition" of Quarantine Centers at the village level in the State and has directed the concerned District Magistrates to provide funds to Gram Sabhas to ameliorate the situation.

COMPANY - Gujarat HC Stays Franklin MF's Unit-holder Meet, E-Vote
Thu, 04 Jun 2020 11:01:01 IST

Gujarat High Court has stayed the Franklin Templeton's plan to conduct e-voting and hold a unit-holder meeting to determine their views on the winding-up process of six debt funds.

Civil - Delhi High Court to Monitor Government Plan to Dispose of Bodies
Wed, 03 Jun 2020 10:50:34 IST

Delhi High Court has indicated that it would monitor implementation of the Aam Aadmi Party Government's new norms devised for faster disposal of bodies of those who died of COVID-19. (Podcast Available https://goo.gl/jRzvHc)

Criminal - Supreme Court Restrains Delhi High Court from Hearing Navlakha Bail Plea
Wed, 03 Jun 2020 10:50:34 IST

Supreme Court has restrained the Delhi High Court from conducting further hearing on an interim bail plea of social activist Gautam Navlakha after the National Investigation Agency questioned the territorial jurisdiction of the High Court in entertaining the plea in a case registered in Maharashtra. (Podcast Available https://goo.gl/jRzvHc)

Civil - Madras HC Directs Madurai Corporation to Ensure Sanitary Workers Use Protective Gears
Wed, 03 Jun 2020 10:50:34 IST

Madras High Court has directed the Madurai Corporation to take prompt action against the Sanitary workers who are found working in the public domain without observing proper safety mechanism, including wearing of masks and gloves. (Podcast Available https://goo.gl/jRzvHc)

Civil - Karnataka HC Asks Bar Council to Initiate Disciplinary Action Against Gathered Advocates
Wed, 03 Jun 2020 10:50:34 IST

Karnataka High Court has asked the Karnataka State Bar Council and the Advocates Association of Bengaluru to take disciplinary action against advocates who gather outside the High Court premises and seek entry without having prior appointments issued by the registry for physical filing of matters. (Podcast Available https://goo.gl/jRzvHc)

Education - Delhi HC Issues Notice in Plea Seeking Provision of Study Material to Specially Abled
Wed, 03 Jun 2020 10:50:34 IST

Delhi High Court has issued notice to Delhi University and University Grants Commission in a plea seeking a direction to the Central Government to set up adequate and effective mechanism for providing educational and teaching material for the visually impaired and specially abled individuals. (Podcast Available https://goo.gl/jRzvHc)

Civil - Delhi HC Issues Notice in Plea Seeking Protection for Labourers in Azadpur Mandi
Wed, 03 Jun 2020 10:50:34 IST

Delhi High Court has issued notice to Delhi Government in a plea seeking adequate protection for labourers who have been stranded in the Azadpur Mandi of Delhi due to the lockdown imposed on light of the COVID-19 pandemic. (Podcast Available https://goo.gl/jRzvHc)

Civil - Delhi HC Disposes Off Plea Seeking Action Against Manufacturing of Faulty PPE
Wed, 03 Jun 2020 10:50:34 IST

Delhi High Court has disposed off a plea seeking action against manufacturing of faulty Personal Protection Equipment (PPE) kits giving liberty to the Petitioner to make a representation before the Ministry of Health and Family Welfare, Government of India. (Podcast Available https://goo.gl/jRzvHc)

Labour and Industrial - Rajasthan HC Dismisses PIL Seeking Deduction of TDS from PF of Retired Employees
Wed, 03 Jun 2020 10:50:34 IST

Rajasthan High Court has dismissed a Public Interest Litigation seeking direction to deduct Tax Deducted at Source (TDS) from the Provident Fund account of retired employees who opted to continue Government Provident Fund. (Podcast Available https://goo.gl/jRzvHc)

Civil - Karnataka HC Takes Suo Moto Case on Burning Down of Shanties of Migrant Workers
Wed, 03 Jun 2020 10:50:34 IST

Karnataka High Court has directed the Registrar General to file a suo moto public interest litigation on the basis of a letter written by Advocate Vaishali Hegde informing about an incident in which temporary shanties of migrant workers were burnt down near the Sunday Bazar area in Bengaluru East. (Podcast Available https://goo.gl/jRzvHc)

Media and Communication - Delhi HC Issues Notice in Paytm's Plea Seeking Protection of Customers from Phishing
Wed, 03 Jun 2020 10:50:34 IST

Delhi High Court has issued notice in a plea moved by Paytm seeking Court's intervention in protecting its customers from getting defrauded through phishing that is taking place on various telecom networks such as MTNL, Jio, BSNL, Vodafone, Airtel, etc. (Podcast Available https://goo.gl/jRzvHc)

Civil - Delhi HC Directs Centre and Delhi Govt to Submit Updated Data on Migrant Workers
Wed, 03 Jun 2020 10:50:34 IST

Delhi High Court has directed both the Central and the Delhi Government to submit affidavits disclosing the data relating to migrant workers, set as available with them as of 1st June, 2020. (Podcast Available https://goo.gl/jRzvHc)

Civil - Punjab and Haryana High Court Imposes Cost on Couple for Not Wearing Mask During Wedding Ceremony
Wed, 03 Jun 2020 10:50:34 IST

Punjab and Haryana High Court has imposed costs of Rs. 10,000 on a couple for not wearing masks during their wedding which took place during the national lockdown imposed in wake of the COVID-19 pandemic. (Podcast Available https://goo.gl/jRzvHc)

Education - Kerala HC: Fees Not Stated in Admission Prospectus Can't be Charged by Deemed Universities
Wed, 03 Jun 2020 10:50:34 IST

Kerala High Court has held that deemed universities affiliated with the University Grants Commission (UGC) cannot levy fees on students in excess of what is stated in the admission prospectus. (Podcast Available https://goo.gl/jRzvHc)

Banking - SC Dismisses PIL Seeking Exclusion of Lockdown Period from Validity Period of Cheques/DDs
Wed, 03 Jun 2020 10:50:34 IST

Supreme Court has declined to entertain a Public Interest Litigation which sought a relief to exclude the time period of lockdown for calculating the limitation for presentation of cheques/demand drafts. (Podcast Available https://goo.gl/jRzvHc)

Media and Communication - Orissa HC: Tik Tok Mobile App Requires to be Regulated to Save Teens from Negative Impact
Tue, 02 Jun 2020 02:30:34 IST

Orissa High Court has observed that Tik Tok Mobile Application is required to be properly regulated to save the teens from its negative impact, stating that the application often demonstrates a degrading culture and encourage pornography. (Podcast Available https://goo.gl/jRzvHc)

Criminal - Allahabad HC Asks Government to File Reply in Plea Seeking Conjugal Visits to Prison Inmates
Tue, 02 Jun 2020 02:30:34 IST

Allahabad High Court has issued notice to Uttar Pradesh Government on a Petition seeking a direction to the Government to make arrangements for meeting of inmates with their deponents, family members, friends and lawyers, while ensuring the guidelines of social distancing and sanitization. (Podcast Available https://goo.gl/jRzvHc)

Civil - Delhi HC Dismisses Plea Challenging Freezing of Dearness Allowance of Govt Employees
Tue, 02 Jun 2020 02:30:34 IST

Delhi High Court has dismissed the plea challenging the order of the Central as well as the Delhi Government to freeze the disbursement of enhanced Dearness Allowance to government employees and pensioners. (Podcast Available https://goo.gl/jRzvHc)

Criminal - Delhi HC Restrains APN Live from Airing Allegedly Defamatory Content Against Patanjali
Tue, 02 Jun 2020 02:30:34 IST

Delhi High Court has temporarily restrained APN Live news channel from airing allegedly defamatory content against Baba Ramdev's Patanjali Ayurved Limited. (Podcast Available https://goo.gl/jRzvHc)

Criminal - Kerala HC: Order passed in Criminal Jurisdiction can be Recalled by Invoking Section 482 Cr.P.C.
Tue, 02 Jun 2020 02:30:34 IST

Kerala High Court has observed that an order passed by the High Court in criminal jurisdiction can be recalled by invoking the powers under Section 482 of the Code of Criminal Code, 1973 (Cr.P.C.), if legal grounds are properly established by the party. (Podcast Available https://goo.gl/jRzvHc)

Education - Karnataka HC Allows State to Conduct SSLC Exams Starting From June 24
Tue, 02 Jun 2020 02:30:34 IST

Karnataka High Court has allowed the Government to conduct SSLC exams starting from 25th June, 2020, observing that it is the duty of the State and the Karnataka Secondary Education Examination Board to take all possible precautions to ensure that the children are not exposed to any danger. (Podcast Available https://goo.gl/jRzvHc)

Criminal - SC: No Law That Person Accompanying Principal Culprit Shares Intention
Tue, 02 Jun 2020 02:30:34 IST

Supreme Court has observed that there is no law that a person accompanying the principal culprit shares his intention in respect of every act which the latter might eventually commit. (Podcast Available https://goo.gl/jRzvHc)

Law of Medicine - Delhi High Court Seeks Report on Biomedical Waste Disposal
Tue, 02 Jun 2020 12:30:34 IST

Delhi High Court has sought a detailed report, pointing out that biomedical waste collected in common dumping grounds could be a breeding ground of COVID-19 if any person unknowingly comes in contact with the infected Personal protective equipment kits, gloves or masks. (Podcast Available https://goo.gl/jRzvHc)

Criminal - Madras HC Refuses to Cancel DMK Leader R. S. Bharathi's Interim Bail
Tue, 02 Jun 2020 12:30:34 IST

Madras High Court has refused to cancel the interim bail granted by the Principal Sessions Court to Dravida Munnetra Kazhagam (DMK) organising secretary, R.S. Bharathi, who was arrested under the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989. (Podcast Available https://goo.gl/jRzvHc)

Criminal - Madhya Pradesh HC: Section 370 IPC Cannot be Applied Against Woman Victim of Trafficking
Tue, 02 Jun 2020 12:30:34 IST

Madhya Pradesh High Court has held that a woman involved in prostitution is herself a victim of human trafficking and therefore, she cannot be charged for the offence of trafficking under Section 370 of the Indian Penal Code, 1860 (IPC). (Podcast Available https://goo.gl/jRzvHc)

Civil - Delhi HC Issues Notice in Plea Challenging Restriction on CM Advocates Welfare Scheme
Tue, 02 Jun 2020 12:30:34 IST

Delhi High Court has issued notice to Delhi Government, Bar Council of India and Bar Council of Delhi in a plea challenging the Chief Minister Advocate's Welfare on the ground that it only recognises those advocates as beneficiaries who are in the voter's list of Delhi. (Podcast Available https://goo.gl/jRzvHc)

Civil - Allahabad HC Directs Government to Establish Committees to Supervise Quarantine Centers
Tue, 02 Jun 2020 12:30:34 IST

Allahabad High Court has directed the State of Uttar Pradesh to constitute a three-member Committee in every district so as to ensure that persons who have completed their Quarantine period and have tested COVID-negative are released forthwith. (Podcast Available https://goo.gl/jRzvHc)

Criminal - Delhi HC: Prisons Not for Detaining Under Trials in Order to 'Send Message to Society'
Tue, 02 Jun 2020 12:30:34 IST

Delhi High Court has held that 'sending a message to society' can't be basis for denying bail, if the Court is otherwise convinced that no purpose in aid of investigation and prosecution will be served by keeping the accused in judicial custody. (Podcast Available https://goo.gl/jRzvHc)

Civil - Delhi HC Directs Government to Submit Affidavits on Issue of Safety of Safai Karamcharis
Tue, 02 Jun 2020 12:30:34 IST

Delhi High Court has directed the Union of India, Delhi Government, as well as all the municipal corporations in Delhi to submit affidavits stating the measures taken by them to ensure the adequate sanitization of safai karamcharis. (Podcast Available https://goo.gl/jRzvHc)

Criminal - Delhi HC Grants More Time for Completing Judicial Enquiry in Tis Hazari Clash
Tue, 02 Jun 2020 12:30:34 IST

Delhi High Court has extended the time granted to the independent committee for completing the judicial enquiry in the matter pertaining to the clash between lawyers and police at Tis Hazari Court. (Podcast Available https://goo.gl/jRzvHc)

Media and Communication - Karnataka HC Directs Government to Decide on Plea for Financial Protection to Media Persons
Tue, 02 Jun 2020 12:30:34 IST

Karnataka High Court has directed the Central and State Governments to consider and decide within two months a representation seeking directions to the Government and private media houses to provide Rs 50 Lakhs compensation each to families of media persons, newspaper delivery boys, in case they die due to COVID-19 infection. (Podcast Available https://goo.gl/jRzvHc)

Intellectual Property Rights - Bombay HC Asks Makers of Web Series 'Singardaan' to Share Profits with Plaintiff
Tue, 02 Jun 2020 12:30:34 IST

Bombay High Court has held that prima facie makers of the web series 'Singardaan' infringed upon the copyright of plaintiff, Shamoil Ahmad Khan who wrote a story also entitled 'Singardaan' and has directed the makers of the web series to share profits with the plaintiff. (Podcast Available https://goo.gl/jRzvHc)

Service - Delhi HC Issues Notice in Plea Moved By Judicial Member of NCLT Challenging Transfer
Tue, 02 Jun 2020 12:30:34 IST

Delhi High Court has issued notice to the Central Government in a plea moved by a judicial member of National Company Law Tribunal (NCLT) challenging the order transferring him from the Mumbai Bench to Kolkata Bench of NCLT. (Podcast Available https://goo.gl/jRzvHc)

Civil - Madras HC Extends All Interim Orders Till June 30
Tue, 02 Jun 2020 12:30:34 IST

Madras High Court has extended the subsistence of the interim orders passed by it, which were subsisting as on 20th March, 2020, till 30th June, 2020. (Podcast Available https://goo.gl/jRzvHc)

Law of Medicine - Bombay HC: All Frontline Workers in Vidarbha Region Entitled to be Tested for COVID-19
Tue, 02 Jun 2020 12:30:34 IST

Bombay High Court has directed the State Government to immediately conduct the Reverse Transcription Polymerase Chain Reaction test of all frontline warriors including doctors, nurses, policemen attending to patients of COVID-19 working in the entire Vidarbha region. (Podcast Available https://goo.gl/jRzvHc)

CRIMINAL - SC Refuses Pankaj Punia's Plea for Quashing of FIRs in Different States
Mon, 01 Jun 2020 15:35:04 IST

SC has refused a plea of Haryana Congress leader, Pankaj Punia, arrested by Haryana police on 20th May, 2020 on a First Information Report for allegedly "hurting religious feelings" through a Twitter post, for quashing other similar ones lodged in Uttar Pradesh and Madhya Pradesh. (Podcast Available https://goo.gl/jRzvHc)

FAMILY - SC Issues Notice on Plea to Make Divorced Daughter Eligible for Freedom Fighter's Pension
Mon, 01 Jun 2020 15:34:46 IST

Supreme Court has issued notice on a Special Leave Petition challenging a judgment of the Himachal Pradesh High Court which had held that divorced daughter of a freedom fighter is not eligible for pension under the Swantantarta Sainik Samman Pension Scheme. (Podcast Available https://goo.gl/jRzvHc)

LAW OF MEDICINE - Gujarat HC: Private Doctors Need Not Await Government Approval for COVID-19 Tests
Mon, 01 Jun 2020 15:34:27 IST

Gujarat HC has held that private doctors and hospitals need not wait for approval from the Government authorities for carrying out COVID-19 tests on those categories of patients mentioned in the testing guidelines laid down by the Indian Council of Medical Research. (Podcast Available https://goo.gl/jRzvHc)

BANKING - Delhi HC Rejects Halliburton's Plea to Restrain Vedanta from Invoking Bank Guarantees
Mon, 01 Jun 2020 15:34:10 IST

Delhi High Court has rejected Halliburton's plea to restrain Vedanta Limited from invoking the bank guarantees on the ground of Force Majeure clause invoked due to the COVID-19 pandemic. (Podcast Available https://goo.gl/jRzvHc)

LAW OF MEDICINE - Gujarat HC: Private Hospitals Exploiting COVID-19 Crisis for Profiteering to Face Strict Action
Mon, 01 Jun 2020 15:33:49 IST

Gujarat HC has emphasized that private medical institutions are also expected to "rise to the occasion" in these times of crisis and has directed the State Government to keep a close watch on all the designated private hospitals to ensure that these institutions do not exploit the COVID-19 patients. (Podcast Available https://goo.gl/jRzvHc)

BANKING - Delhi HC Directs RBI to Consider Difficulties Faced by Depositors Due to Moratorium
Mon, 01 Jun 2020 13:03:52 IST

Delhi High Court has directed the Reserve Bank of India and the Central Government to appreciate the difficulties faced by the senior citizens with respect to moratorium on withdrawal from Punjab & Maharashtra Bank and decide the same in accordance with law. (Podcast Available https://goo.gl/jRzvHc)

MEDIA AND COMMUNICATION - Delhi HC Grants Injunction in Reliance Industries' Plea that OLX is Hosting Fraudulent Advertisements
Mon, 01 Jun 2020 13:03:33 IST

Delhi High Court has granted injunction in favour of Reliance Industries who had raised the concern of fraudulent recruitment advertisements being put up on the website of OLX which was harming the reputation of its marks 'Jio' and 'Reliance Trends'. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Bombay HC Quashes GR on Fee Reimbursement
Mon, 01 Jun 2020 13:03:12 IST

Bombay HC has set aside the Maharashtra government decision that restricted a salutary fee reimbursement policy meant for Scheduled Castes, Scheduled Tribes and Other Backward Category students to only those who had secured admission through a Centralised Admission Process. (Podcast Available https://goo.gl/jRzvHc)

CONTEMPT OF COURT - Andhra Pradesh HC Slaps Contempt Case on 49 Social Media Users
Mon, 01 Jun 2020 13:02:52 IST

Andhra Pradesh High Court has taken the decision of initiating contempt of court proceedings against 49 social media users, including supporters of Yeduguri Sandinti Rajasekhara Reddy Congress Party, which governs the State. (Podcast Available https://goo.gl/jRzvHc)

CAPITAL MARKET - Madras HC Issues Notice to Franklin, SEBI Over Closures
Mon, 01 Jun 2020 13:02:32 IST

Madras High Court has issued notices to the troubled Franklin Templeton Mutual Funds, Securities and Exchange Board of India, Santosh Kamath and others in a Public Interest Litigation filed by the Chennai Financial Markets and Accountability. (Podcast Available https://goo.gl/jRzvHc)

CRIMINAL - P&H HC: Casteist Slur on Phone Not an Offence
Mon, 01 Jun 2020 13:02:11 IST

Punjab and Haryana High Court has ruled that a casteist remarks made over mobile phone against a member of the Scheduled Caste community does not constitute any offence under the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Gujarat HC: Don't Use Court Orders to Politicise COVID
Mon, 01 Jun 2020 13:01:49 IST

Gujarat High Court has said that the Court orders, in which it lambasted the Government for inadequacies in its response to Covid-19 pandemic, should not be made basis to criticise the Government and politicise COVID-19 issue. (Podcast Available https://goo.gl/jRzvHc)

ELECTION - Andhra HC Orders Reinstatement of Nimmagadda Ramesh Kumar as State Election Chief
Mon, 01 Jun 2020 13:01:27 IST

Andhra Pradesh High Court has ordered the State Government to immediately reinstate Nimmagadda Ramesh Kumar as the state election commissioner (SEC), setting aside the ordinance brought in by the YS Jaganmohan Reddy government on 10th April, 2020 to remove him. (Podcast Available https://goo.gl/jRzvHc)

CRIMINAL - Madhya Pradesh HC Imposes Bail Condition to Donate Money for Downtrodden Persons
Mon, 01 Jun 2020 13:01:08 IST

Madhya Pradesh High Court has set a new trend of directing the UTPs to donate money for preparation and distribution of food to poor and underprivileged sections of the society, as a precondition for bail. (Podcast Available https://goo.gl/jRzvHc)

LABOUR AND INDUSTRIAL - Karnataka HC Seeks State's Response on Plea Against Relaxation of Labour Laws
Mon, 01 Jun 2020 13:00:47 IST

Karnataka High Court has issued notice to the State Government on a Petition filed against Government notification dated 22nd May, 2020 whereby provisions of the Factories Act, 1948 were relaxed in the State until 21st August, 2020. (Podcast Available https://goo.gl/jRzvHc)

MEDIA AND COMMUNICATION - Delhi HC Directs Telegram to Block Channels Providing 'Dainik Jagran' Newspaper in PDF Forms
Mon, 01 Jun 2020 13:00:22 IST

Delhi High Court on Friday passed an ad interim ex parte order against Telegram Mobile Internet application, directing them to block within 48 hours the channels providing PDF versions of 'Dainik Jagran' newspaper in breach of its copyright and trademark. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Karnataka HC Directs State to Plan to Facilitate Transport of People
Mon, 01 Jun 2020 13:00:02 IST

Karnataka High Court has directed the State to place on record its systematic plan to facilitate transport of more than 6,00,000 people who are yet to return to their respective States and are registered on the Seva Sindhu portal. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Bombay HC Directs State to Submit Report on Shelter Provided to Stranded Migrant Workers
Mon, 01 Jun 2020 12:59:42 IST

Bombay HC has directed the State Government to file a report indicating the whole procedure a migrant is required to follow to be eligible for leaving the State. (Podcast Available https://goo.gl/jRzvHc)

CRIMINAL - Karnataka HC Grants Bail to Persons Allegedly Trying to Spread COVID-19
Mon, 01 Jun 2020 12:59:20 IST

Karnataka HC has granted bail to 126 people who were arrested by the Police on the allegation that they formed an unlawful assembly with intention to spread 'Corona infection' and obstructed medical officers and police, who went to identify and shift secondary contacts of COVID-19 patients. (Podcast Available https://goo.gl/jRzvHc)

LABOUR AND INDUSTRIAL - Punjab & Haryana HC Directs Labour Commissioner to Decide Complaints
Mon, 01 Jun 2020 12:58:58 IST

Punjab and Haryana High Court has directed the Labour Commissioner, Chandigarh to consider the representation made by the Tribune Trust Employees Union against permanent reduction in the wages/ salaries of its members. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Bombay HC Refuses to Allow Over the Counter Sale of Liquor in Mumbai
Mon, 01 Jun 2020 12:58:35 IST

Bombay High Court has heard a Writ Petition filed by Maharashtra Wine Merchants Association and refused to allow the prayer for over the counter sale of liquor in Mumbai. The Court has asked the Municipal Commissioner to decide on the issue. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Allahabad HC: Provide Details of Members of Tablighi Jamat Lodged in Quarantine Centers
Mon, 01 Jun 2020 12:58:11 IST

Allahabad High Court has asked the Uttar Pradesh Government to apprise it with the status of members of Tablighi Jamat, who were quarantined after their arrival in the State. (Podcast Available https://goo.gl/jRzvHc)

LAW OF MEDICINE - Gujarat HC Asks ICMR to Explain Rationale Behind COVID-19 Testing Policy
Mon, 01 Jun 2020 12:57:49 IST

Gujarat High Court has suo moto impleaded Indian Council of Medical Research (ICMR) and asked it to explain the rationale behind its testing policy for COVID-19 infection. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Madras HC: Final Hearing Not Possible via Virtual Hearing
Fri, 29 May 2020 15:24:20 IST

Madras High Court has remarked that final hearing cannot be done by way of Video-Conferencing mode, where the respective pleadings and submissions of the parties were to be considered. (Podcast Available https://goo.gl/jRzvHc)

EDUCATION - Allahabad HC Issues Notices on Plea for Waiver of School Fees for Children with Disability
Fri, 29 May 2020 15:23:54 IST

Allahabad High Court has issued notice to Central Board of Secondary Education on a Public Interest Litigation seeking to waive off school fee for differently abled children who are unable to attend online classes due to their benchmark disability. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Supreme Court: Don't Charge Any Fare from Migrants
Fri, 29 May 2020 11:48:46 IST

Supreme Court has ordered the Centre and States not to charge even a penny from migrant workers for transporting them home through rail and road transport and asked the governments to give an estimate of the time it would take to send all stranded migrants back home. (Podcast Available https://goo.gl/jRzvHc)

ENVIRONMENT - Delhi HC Directs Delhi Jal Board for Quick Action on Disposal of Septic Waste
Fri, 29 May 2020 11:48:25 IST

Delhi High Court has directed Delhi Jal Board to expeditiously finalise the tender for hiring specially fabricated machines to collect, transport and dispose of septic tank waste from unsewered or unauthorised colonies in the capital. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Delhi HC Allows Shifting of Foreigners in Tablighi Jamaat Incident to Alternative Accommodation
Fri, 29 May 2020 11:47:57 IST

Delhi High Court has allowed the plea for release of foreign nationals related to Tablighi Jamaat event and shifting them to alternate accommodations. (Podcast Available https://goo.gl/jRzvHc)

CRIMINAL - Delhi HC Directs NIA to Furnish Copy of Proceedings in Gautam Navlakha's Bail Plea
Fri, 29 May 2020 11:47:34 IST

Delhi High Court has directed National Investigation Agency to furnish the complete copy of the proceedings in the application for issuance of production warrants moved before the Special Judge (Mumbai), for its consideration, in the matter pertaining to the bail plea of Gautam Navlakha. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - MP HC Dismisses Plea Seeking Financial Assistance for Lawyers
Fri, 29 May 2020 11:47:12 IST

Madhya Pradesh High Court has dismissed a Public Interest Litigation seeking financial assistance for needy lawyers with liberty to file a fresh Petition against alleged shortcomings in the Madhya Pradesh Advocate's Assistance (Natural Disaster and Unforeseen Circumstances) Welfare Scheme, 2020. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Telangana HC: Ambulances to be Made Available on National/State Highways
Fri, 29 May 2020 11:46:47 IST

Telangana High Court has stated that the State must ensure that Ambulances are available on National and State Highways being presently used by migrant workers to reach their destinations. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Delhi HC Directs Delhi Govt to Set Up Help Desks for Distribution of E-Coupons for Food
Fri, 29 May 2020 11:46:26 IST

Delhi High Court has directed the Delhi Government to put up help desks with a computer at all 580 centres through which rations are distributed through e-coupons within 5 working days to act as a one stop centre for applying for e-coupons. (Podcast Available https://goo.gl/jRzvHc)

MEDIA AND COMMUNICATION - Delhi HC Issues Notice in Plea Seeking Removal of Illegal Content Against Minors
Fri, 29 May 2020 11:46:03 IST

Delhi High Court has issued notice to the Union of India in a plea seeking removal of fake news and hate speech on social media platforms through designated officers of various intermediaries. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Karnataka HC Takes Suo Motu Cognizance of Legal and Technical Issues Faced by Trial Courts
Fri, 29 May 2020 11:45:38 IST

Karnataka High Court has taken suo motu cognizance to address various legal and technical issues that would arise before the District and Trial Courts from 1st June, 2020, when they start 'limited functioning' as per the Standard Operating Procedure issued by the High Court. (Podcast Available https://goo.gl/jRzvHc)

LAW OF EVIDENCE - Delhi HC Issues Notice in Plea Seeking Direction to Family Courts to Record Evidence
Fri, 29 May 2020 11:45:18 IST

Delhi High Court has issued notice to Delhi Government, Headquarters of Family Courts, and the Delhi High Court in a plea seeking a direction to be issued to Family Courts to record evidence in pending cases through video conferencing. (Podcast Available https://goo.gl/jRzvHc)

CRIMINAL - J&K HC Upholds Detention of HC Bar Association President, Mian Abdul Qayoom
Fri, 29 May 2020 11:44:53 IST

Jammu and Kashmir (J&K) High Court has upheld the Government orders relating to preventive detention of Senior Advocate and J&K High Court Bar Association President, Mian Abdul Qayoom, under the J&K Public Safety Act, 1978. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Delhi HC Issues Directions to Ensure Proper Facilities for Persons Residing in Night Shelters
Fri, 29 May 2020 11:44:33 IST

Delhi High Court has passed a series of directions to Delhi Urban Shelter Improvement Board, All India Institute of Medical Sciences (AIIMS), and the Delhi Government to ensure proper facilities and treatment are provided to the residents of night shelters set up within the AIIMS premises. (Podcast Available https://goo.gl/jRzvHc)

CRIMINAL - Madras HC: Appeal Against Acquittal in Cheque Bounce Cases to be Filed Before High Court
Fri, 29 May 2020 11:44:13 IST

Madras High Court has held that the appeal against acquittal of the accused in a cheque bounce case can be filed only before the High Court under Section 378(4) of the Code of Criminal Procedure, 1973. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Delhi HC Takes Suo Moto Cognizance of Newspaper Report on Handling of Dead Bodies
Fri, 29 May 2020 11:43:51 IST

Delhi High Court has taken suo moto cognizance of a newspaper report which has highlighted the sad state of affairs in which the bodies of those who have died of COVID-19 are being handled by the mortuary as well as crematoriums. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Patna HC Takes Suo Moto Cognizance of Video Showing Toddler Near Dead Mother
Fri, 29 May 2020 11:43:30 IST

Patna High Court has taken suo moto cognizance of the harrowing video of a toddler trying to wake up his dead mother at the Muzaffarpur Railway Station in Bihar. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Delhi HC: Ensure Food is Given Separately to COVID-19 Patients
Fri, 29 May 2020 11:43:04 IST

Delhi High Court has directed the Aam Aadmi Party Government to ensure that food and water are provided separately to persons who have tested positive for COVID-19 at the quarantine facilities in the capital. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Delhi High Court: Food Helpline is a Disaster
Fri, 29 May 2020 11:42:39 IST

Delhi High Court has observed that there is still a ration deficit for 17 Lakhs non-Public Distribution System people in Delhi, while calling the State food helpline number a "disaster". (Podcast Available https://goo.gl/jRzvHc)

SERVICE - SC: Employee Can be Dismissed in Disciplinary Inquiry Completed After Retirement
Thu, 28 May 2020 14:49:59 IST

Supreme Court has observed that disciplinary enquiry against an employee can continue even after the retirement of the employee and major punishment like dismissal or removal can be imposed, if the relevant Service Rules permit it. (Podcast Available https://goo.gl/jRzvHc)

BANKING - Delhi HC Sets Aside Invocation of Bank Guarantees Given by Tata Sponge Iron Ltd.
Thu, 28 May 2020 14:49:38 IST

Delhi High Court has set aside the orders passed by the Ministry of Coal in 2012 and 2015 whereby the Ministry had decided to invoke the bank guarantees given by Tata Sponge Iron Pvt. Ltd. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Bombay HC Tells Navi Mumbai Civic Body to Certify Names of Workers Involved in COVID Duty
Thu, 28 May 2020 14:49:11 IST

Bombay High Court has directed the Navi Mumbai Municipal Corporation (NMMC) to certify names of workers who are involved in COVID-19 related duties and pay them a daily allowance of Rs.300. (Podcast Available https://goo.gl/jRzvHc)

LABOUR AND INDUSTRIAL - Allahabad HC Issues Notice to Uttar Pradesh Government in Plea on Migrant's Employment
Thu, 28 May 2020 14:48:49 IST

Allahabad High Court has issued notice to the Uttar Pradesh Government inquiring as to the steps being taken to ensure that its natives are not forced to seek employment in other States. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Karnataka HC Asks Government About Arrangements to Provide Food & Water to Migrants
Thu, 28 May 2020 14:48:07 IST

Karnataka High Court has directed the State and Central Government to give details of arrangements made for providing food and water to the migrant workers who are travelling by Shramik special trains. (Podcast Available https://goo.gl/jRzvHc)

COMPANY - SC: Retirement of Partner Amounts to Dissolution of Partnership Firm
Thu, 28 May 2020 11:37:42 IST

Supreme Court has stated that when there are only two partners and one has agreed to retire, then the retirement amounts to dissolution of the firm. (Podcast Available https://goo.gl/jRzvHc)

FAMILY - Madras High Court: Niece, Nephew are Legal Heirs to Jayalalithaa's Assets
Thu, 28 May 2020 11:37:31 IST

Madras High Court has declared former Tamil Nadu Chief Minister, Jayalalithaa's niece and nephew as "class-II legal heirs" entitled to inherit all her assets. The Court has also said that the State Government should not waste public money on converting her residence in Chennai into a memorial. (Podcast Available https://goo.gl/jRzvHc)

EDUCATION - SC Issues Notice on Pleas Challenging Uttarakhand HC Order on Payment of Tuition Fees
Thu, 28 May 2020 11:37:19 IST

Supreme Court has issued notices on special leave petitions filed against the order of the Uttarakhand High Court whereby private unaided schools were restrained from demanding tuition fee from parents, in view of the lockdown situation. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Supreme Court Seeks Answer on Delhi Border Chaos
Thu, 28 May 2020 11:37:08 IST

Supreme Court has asked the Centre, Delhi Government and Delhi Police to explain the chaos at Anand Vihar bus terminal on the Delhi-Uttar Pradesh border when thousands of migrant workers rushed there to leave for their hometowns despite the lockdown. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - SC Issues Notice on Challenge to Presidential Order to Resume Delimitation of Assam's Assembly
Thu, 28 May 2020 11:36:56 IST

Supreme Court has issued notice on a plea challenging the promulgation of the Presidential Order through which the process of delimitation of the Assembly and Parliamentary constituencies of the State has been decided to be resumed. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - SC Allows Tamil Nadu Government to Use Floors of Hospital Facing Demolition Action
Thu, 28 May 2020 11:36:43 IST

Supreme Court has allowed Tamil Nadu Government to use the floors of a hospital facing a demolition action on the ground of unauthorized construction for COVID-19 treatment. (Podcast Available https://goo.gl/jRzvHc)

COMPANY - Supreme Court Asks Enforcement Directorate to Consider JP Morgan Objections
Thu, 28 May 2020 11:36:31 IST

Supreme Court has asked the Enforcement Directorate to consider objections raised by JP Morgan India to the attachment of its bank accounts worth Rs. 187 Crores for suspected involvement in a money laundering case against real estate group, Amrapali. (Podcast Available https://goo.gl/jRzvHc)

MEDIA AND COMMUNICATION - SC Seeks Centre's Response on Plea Against Communalization of Nizamuddin Markaz Issue
Thu, 28 May 2020 11:36:19 IST

SC has sought Centre's response in a plea seeking action against the media for communalization of Nizamuddin Markaz issue and directed Petitioners to implead News Broadcasters Association to explain that why no action was taken by it under Cable Televisions Networks (Regulation) Act, 1995. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Bombay HC Directs Petitioners to Deposit Rs.1 Crore as Precondition for Hearing
Thu, 28 May 2020 11:36:07 IST

Bombay High Court has directed the 'Abhinav Bharat Congress' to deposit Rs. 1 Crore with the registry as a precondition for hearing the plea seeking directions to State and Municipal Corporation to take control of the management of two hospitals under the Wadia hospital trust in Mumbai. (Podcast Available https://goo.gl/jRzvHc)

POWER AND ENERGY - Madras HC Requires Oil Corporations to Ensure Availability of Safety Masks to LPG Delivery Boys
Thu, 28 May 2020 11:35:55 IST

Madras High Court has directed the managements of Oil Corporations to conduct periodical inspections to ensure complianc/e with the provision of safety gears such as masks, sanitisers etc., for the safety of LPG Cylinder delivery boys. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Bombay HC Suggests Civic Body to Publicise Details of Shopkeepers and Helpline
Thu, 28 May 2020 11:35:43 IST

Bombay High Court has made suggestions to the Aurangabad Municipal Corporation to facilitate easier access of the details of shopkeepers and 24-hour helpline to citizens during this phase four of nationwide lockdown. (Podcast Available https://goo.gl/jRzvHc)

CIVIL - Delhi HC Asks Government to List Steps Taken to Help Seriously Ill
Thu, 28 May 2020 11:35:30 IST

Delhi High Court has asked the Centre and the Aam Aadmi Party Government to inform about the steps taken by them to treat seriously-ill corona patients in the city, including ambulances and hospitalisation. (Podcast Available https://goo.gl/jRzvHc)

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