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Austria: Innovative Market, Straight forward Investment - Apr 2015

Author: India Law Offices LLP   |  Subject: Corporate - Company/Partnership | Date: 30 Jul 2021 |  (Newsletters from Law Firms)

Perquisite Income from ESOPS is attributable to services performed prior to their Grant | Held Taxable in India for a Non-Resident | Benefit of Article 15 of India-UAE DTAA Denied

Incentivizing key personnel through equity participation is an internationally accepted practice. Grant of stock options (“ESOPs”) or sweat equity in the employer company has significant value attache....

Author: Indus Law   |  Subject: Direct Taxation | Date: 30 Jul 2021 |  (Newsletters from Law Firms)

Shops and Commercial Establishments in Karnataka can remain open at all times

The Government of Karnataka, through a notification on January 02, 2020, has permitted shops and commercial establishments in Karnataka employing 10 or more persons to remain open on a 24 x 7 basis on....

Author: Indus Law   |  Subject: Commercial | Date: 30 Jul 2021 |  (Newsletters from Law Firms)

Overview of the RESCO model in India

India has set a target of achieving 100 GW power capacity through grid-connected solar energy, out of which 40 GW is targeted to come through rooftop solar installations by 2022. Due to several factor....

Author: Indus Law   |  Subject: Miscellaneous | Date: 30 Jul 2021 |  (Newsletters from Law Firms)

Impact of the Electricity (Rights of Consumers) Rules, 2020 on the Rooftop Solar Industry

The Central Government in exercise of its powers conferred under Section 176 of the Electricity Act, 2003 has issued the Electricity (Rights of Consumers) Rules, 2020 (“Rights of Consumers Rules”) thr....

Author: Indus Law   |  Subject: Consumer | Date: 30 Jul 2021 |  (Newsletters from Law Firms)

Amendment to the Foreign Exchange Management (Export of Goods and Services) Regulations, 2015

The Reserve Bank of India (the “RBI”) has introduced the Foreign Exchange Management (Export of Goods and Services) (Amendment) Regulations, 2021 (the “Amendment Regulations”) through a notification1 ....

Author: Indus Law   |  Subject: FEMA | Date: 30 Jul 2021 |  (Newsletters from Law Firms)

Key Highlights of the Guidelines on Advertisements on Online Gaming

The Advertising Standard Council of India (“ASCI”) issued the guidelines for advertisers in relation to Online Gaming for Real Money Winnings (the “Gaming Guidelines”)1, effective from December 15, 20....

Author: Indus Law   |  Subject: Miscellaneous | Date: 30 Jul 2021 |  (Newsletters from Law Firms)

Disclosure of information related to Forensic Audits of Listed Entities

On October 8, 2020, the Securities and Exchange Board of India (“SEBI”) amended the SEBI (Listing Obligations and Disclosure Requirements) Regulations, 2015 (“LODR Regulations”) vide SEBI (Listing Obl....

Author: Indus Law   |  Subject: Capital market | Date: 30 Jul 2021 |  (Newsletters from Law Firms)

IPR Bytes

September 2020

Author: KSK Legal   |  Subject: Intellectual Property Rights | Date: 30 Jul 2021 |  (Newsletters from Law Firms)

IPR Bytes

November 2020

Author: KSK Legal   |  Subject: Intellectual Property Rights | Date: 30 Jul 2021 |  (Newsletters from Law Firms)
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