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CRIMINAL - SC: Pending Criminal Cases Against Italian Marines to be Closed Only After Compensation Paid
Fri, 09 Apr 2021 14:43:47 IST

Supreme Court has observed that the criminal cases pending in India against the two Italian Marines in the Enrica Lexie case will be closed only after the Republic of Italy deposits the compensation agreed to be paid to the victims of sea firing incident of 2012.

ARBITRATION - SC: HC Should Be Extremely Circumspect in Interfering With Orders Passed Under Arbitration Act
Fri, 09 Apr 2021 14:43:37 IST

Supreme Court has reiterated that a High Court while exercising jurisdiction under Article 226 and 227 of the Constitution of India, 1949 should be extremely circumspect in interfering with orders passed under the Arbitration and Conciliation Act, 1996.

CRIMINAL - SC Issues Notice on Thwaha Fasal's Plea Challenging Bail Cancellation in UAPA Case
Fri, 09 Apr 2021 14:43:27 IST

Supreme Court has issued notice on the special leave petition filed by Kerala youth Thwaha Fasal, booked under the Unlawful Activities (Prevention) Act, 1967 for alleged Maoist links, challenging the Kerala High Court's judgment which set aside the bail granted to him by the trial court.

CIVIL - SC Allows Impleadment of UP, Haryana in Plea of Noida Resident Alleging Issues in Commutation
Fri, 09 Apr 2021 14:43:17 IST

Supreme Court has allowed the impleadment of States of Uttar Pradesh and Haryana in a writ petition filed a resident of Noida who alleged that her commute from Noida to Delhi was taking her two hours instead of the usual 20 minutes due to road blockades.

CRIMINAL - Delhi HC Grants Interim Protection from Arrest to Journalist Varun Hiremath Accused of Rape
Fri, 09 Apr 2021 14:43:07 IST

Delhi High Court has granted interim protection from arrest to Mumbai TV journalist Varun Hiremath who has been accused in a rape case, on the condition that he shall join the investigation whenever required.

CONSUMER - Consumer Forum Compensates 3 Commuters for Delay of Train
Fri, 09 Apr 2021 14:42:58 IST

District Consumer Disputes Redressal Forum, Thrissur has allowed three railway commuters compensation after their train from Wadakkanchery to Payyanur was delayed by six hours without any alternatives being provided by the Railway station authorities.

INTELLECTUAL PROPERTY RIGHTS - Central Government Notifies Copyright (Amendment) Rules, 2021
Fri, 09 Apr 2021 14:42:46 IST

Central government has notified the Copyright (Amendment) Rules, 2021 which amends the Copyright Rules, 2013. The amendments have been introduced with the objective of bringing accountability and transparency, and making the existing rules in parity with other relevant laws.

CIVIL - SC Rejects Plea for Release of Illegal Rohingya Refugees Detained in Jammu
Fri, 09 Apr 2021 10:55:15 IST

Supreme Court has rejected a plea for the release of illegal Rohingya Muslims who have been detained in Jammu, and has said that the Union Government could deport them to Myanmar only after scrupulously adhering to procedures prescribed under law. The Court has observed that the right not to be deported is ancilliary to the fundamental right to reside or settle in any part of India guaranteed under Article 19(1)(e) of the Constitution of India, 1949.

CIVIL - SC Issues Notice in Plea Against Alleged Use of Banned Chemicals by Firework Manufacturers
Fri, 09 Apr 2021 10:55:06 IST

Supreme Court has issued notice to the manufacturers in application filed against alleged use of banned chemicals by firework manufacturers, mislabelling of products contrary to Supreme Court's directions.

CRIMINAL - SC Dismisses Appeals of Maharashtra Govt, Anil Deshmukh Against CBI Enquiry
Fri, 09 Apr 2021 10:54:56 IST

Supreme Court has dismissed the petitions filed by Maharashtra Government and its former Home Minister Anil Deshmukh challenging the Bombay High Court direction for Central Bureau of Investigation preliminary enquiry on the allegations raised by former Mumbai Police Commissioner Param Bir Singh.

ELECTION - Delhi High Court Issues Notice to Centre, EC on Plea for Mask Protocol in Poll Campaigns
Fri, 09 Apr 2021 10:54:47 IST

Delhi High Court has issued notice to and sought replies from the Centre and the Election Commission on a plea for all poll-bound states - namely, Kerala, Tamil Nadu, Assam, West Bengal - and the Union Territory of Puducherry to ensure masks are mandatorily worn during all poll campaigns.

CRIMINAL - Delhi HC Refuses to Quash Criminal Defamation Case Against Arun Purie And Others
Fri, 09 Apr 2021 10:54:38 IST

Delhi High Court has dismissed a petition filed by former India Today Editor-in -Chief Arun Purie and others seeking to quash a defamation complaint lodged against him by a former Indian Diplomat in relation to an article published in India Today Magazine in 2007.

CIVIL - Delhi HC and District Courts to Shift to Virtual Mode of Hearings Till April 23
Fri, 09 Apr 2021 10:54:28 IST

Delhi High Court has ordered through its Registrar General that in light of the alarming rise in Covid-19 cases in the NCT of Delhi, the High Court and all district courts in the capital will shift to the virtual mode of hearings till 23rd April, 2021.

CIVIL - Madras HC Directs Govt to Apprise it of Vigilance and Anti-Corruption Mechanisms
Fri, 09 Apr 2021 10:54:18 IST

Madras High Court has directed the State government to apprise it of the structure of vigilance and anti-corruption mechanism set up in the State, the extent of work done by the officials concerned in the last three financial years and the degree of independence accorded to the Vigilance Commissioner and the Directorate.

CIVIL - Bombay HC Urges Govt to Consider User Friendly Vaccination Mechanisms for Senior Citizens
Fri, 09 Apr 2021 10:54:08 IST

Bombay High Court has urged the Union and Maharashtra Government to consider – if its vaccination mechanisms can be more user friendly for senior citizens and the differently-abled while directing them to respond to a Public Interest Litigation seeking door-to-door vaccination for persons above 75 years.

CRIMINAL - Bombay HC Restrains Kamal R Khan from Making Defamatory Statements Against Producer Vashu Bhagnani
Fri, 09 Apr 2021 10:53:58 IST

Bombay High Court has restrained 'film critique' Kamal K Khan from making defamatory statements or videos on social media platforms against Bollywood producer Vashu Bhagnani till a final order was passed on the latter's Rs. 1 crore defamation suit.

CIVIL - Kerala HC Refuses Stay on Kerala Government Notification Banning Online Rummy for Stakes
Fri, 09 Apr 2021 10:53:49 IST

Kerala High Court has refused to interfere with a Kerala Government Notification 'banning online playing of rummy when played for stakes' in plea by three companies, Play Games 24x7, Junglee Games, Head Digital Works and Gameskraft, challenging the Kerala Government's decision to ban 'online rummy when played for stakes' in exercise of its powers under Section 14A of the Kerala Gaming Act, 1960.

CIVIL - Kerala HC Declares Bar on Lawyers Representing Matters Before Maintenance Tribunals Unconstitutional
Fri, 09 Apr 2021 10:53:40 IST

Kerala High Court has declared as unconstitutional the bar on lawyers representing parties in matters before the Maintenance Tribunals constituted under the Maintenance and Welfare of Parents and Senior Citizens Act, 2007 (Maintenance Act).

EDUCATION - Karnataka HC Directs Govt to Take Concrete Steps to Ensure Education Through Virtual Classes
Fri, 09 Apr 2021 10:53:30 IST

Karnataka High Court has directed the State Government to come out with concrete steps it will take to ensure access to education through virtual classes until the physical classes for students recommences in the state. The Court has said that it is necessary to ensure the Fundamental Rights guaranteed to children in the age group of 6 to 14 years, under Article 21-A of the Constitution of India, 1949.

GOODS AND SERVICES TAX - Orissa HC: Lawyers Exempted from Paying GST/Service Tax, Demand Notices Not to be Issued
Fri, 09 Apr 2021 10:53:20 IST

Orissa High Court has directed the Commissioner, Goods and Services Tax to issue clear instructions to all the officers in the GST Commission rates in the state not to issue any notice demanding payment of service tax/GST to practising lawyers as they are exempted from paying GST/Service Tax.

DIRECT TAXATION - CBDT Issues Approval for Notifying CIT(A) to Exercise Jurisdiction Post Faceless Appeal Scheme
Fri, 09 Apr 2021 10:53:09 IST

Central Board of Direct Taxes (CBDT) has issued the approval for notifying Commissioners of Income-tax (Appeals) to exercise jurisdiction over appeals in cases pertaining to Direct Taxes or Direct Tax Acts other than Income-tax Act, 1961 post Faceless Appeal Scheme, 2020. The Board has granted the approval for notifying 19 Commissioners of Income-tax (Appeals) to exercise jurisdiction, which shall be deemed to have come into force on 25th September 2020 or on the date of creation of post.

CRIMINAL - Delhi HC Refuses to Quash Criminal Defamation Case Against Arun Purie And Others
Thu, 08 Apr 2021 14:46:22 IST

Delhi High Court has dismissed a petition filed by former India Today Editor-in -Chief Arun Purie and others seeking to quash a defamation complaint lodged against him by a former Indian Diplomat in relation to an article published in India Today Magazine in 2007.

CRIMINAL - Bombay HC Issues Guidelines for Effective Implementation of POCSO Act
Thu, 08 Apr 2021 14:46:12 IST

Bombay High Court has issued guidelines for the effective implementation of the Protection of Children from Sexual Offences (POCSO Act) Act, 2012 and ensure the right of a child victim to participate in the in the Judicial process is protected.

CIVIL - Patna HC Grants Compensation to Father of Boy Who Died in Munger Maa Durga Pooja Firing Accident
Thu, 08 Apr 2021 14:46:02 IST

Patna High Court has granted Rs. 10 lakh as compensation to the father of a 18 years old boy who died in October, 2020 in the Munger Maa Durga Pooja firing incident, holding that the State has a duty to protect the life of its citizens.

CRIMINAL - Supreme Court Declines Plea Seeking Directions to Hold Bye Elections in Manipur
Thu, 08 Apr 2021 10:50:32 IST

Supreme Court has declined to entertain the plea filed by BJP politician Okram Henry Singh seeking a direction to the Election Commission of India to hold bye elections to the post of MLA of 15-Wangkhei Assembly Manipur. The Court has granted Singh the liberty to withdraw the plea and approach the High Court.

FAMILY - SC: No Presumption That Business Run by Karta in Tenented Premise is Joint Family Asset
Thu, 08 Apr 2021 10:50:22 IST

Supreme Court has held that just because a business was run by a karta of a Hindu Undivided Family in a tenented premise, there is no presumption that it is a joint Hindu family business.

SERVICE - Delhi High Court Directs Government to Fill Vacancies in Waqf Tribunal Expeditiously
Thu, 08 Apr 2021 10:50:13 IST

Delhi High Court has directed the Delhi Government to expeditiously fill up vacancies in the Delhi Waqf Tribunal - which is supposed to adjudicate the land dispute in a plea by the Delhi Waqf Board challenging the demolition order of an ancient mosque alongside on Lodhi Road in New Delhi, for use of the land by the Central Reserve Police Force (CRPF).

ELECTION - Allahabad High Court Refuses to Postpone UP Panchayat Elections Due to Covid Surge
Thu, 08 Apr 2021 10:50:04 IST

Allahabad High Court has refused to postpone the Uttar Pradesh Panchayat Election, scheduled to be held from 15th April, 2021, in light of the recent surge in Covid-19 cases. The Court said that adequate health protocol has been notified to be followed at the election booths. Thus, there is no need to stall the electoral process.

CIVIL - Karnataka HC Directs Authorities to Conduct Surprise Visits to Ensure Compliance
Thu, 08 Apr 2021 10:49:55 IST

Karnataka High Court has directed the State government and Bruhat Bengaluru Mahanagara Palike (BBMP) to ensure that surprise visits are undertaken in various establishments, hotels, restaurants and apartment complexes to ensure that directions are followed, amidst rising covid-19 cases in the State and especially in Bengaluru Urban district.

ELECTION - Madras HC: Political Parties Not to Give Election Promises Which Burden Public Exchequer
Thu, 08 Apr 2021 10:49:45 IST

Madras High Court has observed in an order that political parties should be prohibited or prevented from giving election promises, which are capable of adding burden on the public exchequer.

DIRECT TAXATION - Madras HC: Assessee Has Option to Choose First Year From Which Deduction is Claimed
Thu, 08 Apr 2021 10:49:36 IST

Madras High court held that the assessee has the option under section 80IA of the Income Tax Act, 1961 to choose the first year from which deduction is claimed for 10 consecutive years.

DIRECT TAXATION - Madras HC: Compensation for Refraining from Carrying Out Competitive Business is Capital Receipt
Thu, 08 Apr 2021 10:49:27 IST

Madras High Court has dismissed the appeal of the revenue and has held that the Compensation received for refraining from carrying on competitive business was a capital receipt is not taxable during the assessment year 2002-03.

EDUCATION - Madras HC Terms State Decision to Cancel Arrear Examinations as 'Completely Unacceptable'
Thu, 08 Apr 2021 10:49:18 IST

Madras High Court has termed as "completely unacceptable" a decision taken by the State government in August, 2020 to cancel the arrear examinations of all arts and science, engineering and MCA students, except those pursuing final year or final semester of their course, by citing the spread of COVID-19 and letting them clear the arrear papers solely on the basis of internal assessment and their past performance.

CIVIL - Madras HC Directs Government to Concentrate on Containing Second Wave of COVID-19
Thu, 08 Apr 2021 10:49:06 IST

Madras High Court has directed the Tamil Nadu government to concentrate on containing the raging second wave of COVID-19. The Court has noted that some States had already imposed night curfew, and even a lockdown, and that Tamil Nadu government should consider effective measures as well.

ELECTION - Kerala HC Directs EC to Place on Record Reasons for Keeping in Abeyance to Fill Rajya Sabha Seats
Thu, 08 Apr 2021 10:48:57 IST

Kerala High Court has directed the Election Commission to place on record its reasons for keeping in abeyance elections to fill vacancies of three Rajya Sabha seats. The incumbents of the three seats from Kerala are retiring on April 21.

ELECTION - Andhra Pradesh HC Overturns Decision to Impose Stay on MPTC and ZPTC Elections
Thu, 08 Apr 2021 10:48:47 IST

Andhra Pradesh High Court has cleared the way for MPTC and ZPTC elections scheduled for 8th April, 2021, by overturning Justice U. Durga Prasad Rao's decision to impose a stay on the State Election Commission (SEC)'s notification.

CAPITAL MARKET - SEBI Imposes Penalty on Mukesh Ambani, Anil Ambani & Family for Irregularities in RIL Shareholding
Thu, 08 Apr 2021 10:48:37 IST

Securities and Exchange Board of India has imposed a penalty of Rs 25 Crores on prominent members of the Reliance family Mukesh Ambani, Anil Ambani, Nita Ambani, Tina Ambani and few other individuals. The penalty has been imposed for violations of the provisions of Regulation 11(1) of the SEBI (Substantial Acquisition of Shares and Takeovers) Regulations, 2011 over irregularities relating to the issue of 12 crore equity shares in January, 2000.

ARBITRATION - SC: Novation of Contract Cannot be Considered in Petition Under Section 11 Arbitration Act
Wed, 07 Apr 2021 14:24:21 IST

Supreme Court has observed that the question of novation of contract containing an arbitration clause cannot be considered by the Court in a petition filed under Section 11 of the Arbitration and Conciliation Act, 1996.

CIVIL - Madras HC Asks Police to Ensure Special Arrangements for Movement of Vehicles
Wed, 07 Apr 2021 14:24:12 IST

Madras High Court has asked the Police authorities to ensure that in making special arrangements for movement of vehicles/ convoy of VIPs/ dignitaries, least inconvenience is caused to the ordinary citizens unless the high dignitaries are of the status of, say, the President or the Prime Minister of India.

CRIMINAL - HP HC Denies Anticipatory Bail to Man Accused of Flesh Trade of Adolescent Girls
Wed, 07 Apr 2021 14:24:02 IST

Himachal Pradesh High Court has denied anticipatory bail to a man apprehending arrest in a case for allegedly being a part of racket involved in fishing adolescent girls for throwing them in international flesh trade by trafficking them abroad after alluring them for marriage.

CRIMINAL - SC: Quantity of Narcotic Substance Recovered is Relevant Factor for Imposing Higher Punishment
Wed, 07 Apr 2021 11:11:47 IST

Supreme Court observed that quantity of narcotic substance recovered is a relevant factor that can be taken into account for imposing higher than the minimum punishment under the Narcotic Drugs and Psychotropic Substances Act, 1985.

CRIMINAL - SC: Poverty of Accused is Not a Mitigating Factor While Awarding Punishment Under NDPS Act
Wed, 07 Apr 2021 11:11:17 IST

Supreme Court has observed that merely because the accused is a poor man and/or a carrier and/or is a sole bread earner cannot be such mitigating circumstances in favour of the accused while awarding the sentence/punishment in the case of Narcotic Drugs and Psychotropic Substances Act, 1985.

CIVIL - Delhi High Court Holds Wearing of Mask Compulsory Even While Alone in Vehicle
Wed, 07 Apr 2021 11:11:07 IST

Delhi High Court has dismissed writ petitions challenging the imposition of fines by the Delhi government on persons not wearing masks while travelling alone in personal vehicles. The Court has said that the mask is like a "suraksha kavach" protecting both the person wearing it and those around, making wearing of masks compulsory even while alone in vehicle.

CRIMINAL - Delhi HC Issues Notice on Plea by Delhi 2020 Riots Victim Seeking Damages
Wed, 07 Apr 2021 11:10:58 IST

Delhi High Court has issued notice on and sought responses of the Centre, Delhi Government and others on a plea by a Delhi 2020 riots victim seeking damages worth Rs. 5 lakhs against the looting, burning and destroying of his rented shop in North-East Delhi's Shiv Vihar.

CIVIL - Delhi HC Clarifies No Notice Issued Stating Complete Virtual Functioning
Wed, 07 Apr 2021 11:10:48 IST

Delhi High Court has clarified that no notice has been issued by the Court saying that complete functioning of the Court will be conducted exclusively via virtual mode till April 17th in view of the recent surge in Covid-19 cases.

CRIMINAL - Bombay High Court Orders Second Autopsy on Body of Minor in Custodial Death Case
Wed, 07 Apr 2021 11:10:38 IST

Bombay High Court has ordered a second post-mortem on the body of a Minor who allegedly died in Police Custody in July 2018. The Court has directed Sir JJ Hospital authorities to conduct a second post mortem of Sachin Jaiswar, a 17-year-old boy whose family had refused to take the body until a second post mortem was done.

CIVIL - Gujarat HC Suggests State to Take Urgent Serious Steps to Curb Rising Covid Cases
Wed, 07 Apr 2021 11:10:29 IST

Gujarat High Court has suggested the State Government to take urgent serious steps to curb the situation and impose lockdown for 3-4 days to curb the rising Covid cases.

CRIMINAL - Allahabad HC: Non Grant of Anticipatory Bail After IO Submitted Charge Sheet Not in Public Interest
Wed, 07 Apr 2021 11:10:19 IST

Allahabad High Court has observed that non grant of anticipatory bail to an accused only on the ground that charge-sheet has been submitted by the Investigating Officer or cognizance has been taken by the Court against him under Section 204 of Code of Criminal Procedure, 1973 without considering the prima facie veracity of the same, will "not be in the larger interest of justice."

CIVIL - Allahabad HC Asks UP Govt to Consider Administering Vaccines to All Citizens
Wed, 07 Apr 2021 11:10:10 IST

Allahabad High Court has asked the State Government to consider administering vaccine to all the citizens and not just those who are above 45 years of age, in view of the threat posed by the second wave of Covid-19 pandemic. The Court has expressed concern for such students who are to appear in the Uttar Pradesh High School and Intermediate Examinations.

CIVIL - Allahabad HC Issues 'Modalities & Arrangement' for Functioning of Lucknow Bench During COVID
Wed, 07 Apr 2021 11:10:00 IST

Allahabad High Court has issued the Modalities & Arrangement related to the functioning of High Court during COVID-19 which would be effective from 7th April 2021 till 9th April 2021. The hearing of cases shall be conducted only through video-conferencing and the Counsels shall not be permitted to enter in the Court Rooms & Corridors. Video-conferencing facility shall also be made available in the V-C Cabins situated in the Mediation Centre.

CIVIL - Karnataka HC: Persuade Judicial Officers Aged Above 45 Years to Take COVID Vaccine
Wed, 07 Apr 2021 11:09:50 IST

Karnataka High Court has suggested to the Principal District and Sessions Judges/Unit Heads to persuade all the Judicial Officers who are aged 45 years and above to take Covid-19 vaccination at the earliest.

CIVIL - Telangana HC Directs State to File Fresh Status Report to Tackle Covid-19 Spread in State
Wed, 07 Apr 2021 11:09:40 IST

Telangana High Court has instructed State Government to file a fresh status report within 48 hours on steps taken to tackle further spread of the virus in the State, observing that the State government was going slow on conducting RT-PCR tests for diagnosis of COVID-19 among citizens.

CIVIL - Chhattisgarh High Court to Hear Cases Only Through Video Conferencing
Wed, 07 Apr 2021 11:09:30 IST

Chhattisgarh High Court has issued an official order directing that Judicial Proceedings of the High Court shall be conducted only through video conferencing with effect from 7th April, 2021.

CRIMINAL - Patna HC Acquits 3 Accused Persons of Rape and Murder Charges of Minor Girl
Wed, 07 Apr 2021 11:09:21 IST

Patna High Court has acquitted three accused persons of the charges of raping and murdering a 13 year old minor girl thereby setting aside the death sentence awarded to them by the trial court after observing that the "entire bucket of evidence was either inadmissible or unbelievable to rely upon by the Court."

CRIMINAL - Delhi Court Grants Bail to Former Rajya Sabha MP KD Singh in Money Laundering Case
Wed, 07 Apr 2021 11:09:11 IST

Delhi Court has granted bail to former Rajya Sabha MP, belonging to the Trinamool Congress (TMC), in a money laundering case registered by Enforcement Directorate against him. The Court has granted bail to KD Singh subject to furnishing of personal bond in the sum of Rs. 5 lakhs with two sureties of like amount.

DIRECT TAXATION - ITAT, Jaipur Allows Deduction u/s 54F on Residential House Property Purchased in Name of Wife
Wed, 07 Apr 2021 11:09:02 IST

Income Tax Appellate Tribunal (ITAT), Jaipur has allowed the deduction under section 54F of the Income Tax Act, 1961 in respect of residential house property purchased in the name of wife.

EXCISE - CESTAT, Delhi: Cenvat Credit Admissible for Input Service Used in Storage Facilities
Wed, 07 Apr 2021 11:08:51 IST

Customs, Excises, and Service Taxes Appellate Tribunal (CESTAT), Delhi has ruled that the Cenvat Credit is admissible for input service used in storage facilities for inputs outside the premises in relation to the manufacture of goods.

CUSTOMS - CBIC Notifies Customs (Verification of Identity and Compliance) Regulations, 2021
Wed, 07 Apr 2021 11:08:42 IST

Central Board of Indirect Taxes and Customs (CBIC) has notified the Customs (Verification of Identity and Compliance) Regulations, 2021, which will be applicable to Importers; Exporters; and Customs Brokers who are newly engaging in import or export activity.

GOODS AND SERVICES TAX - GSTN Issues Advisory on Auto-population of E-Invoice Details Into GSTR-1
Wed, 07 Apr 2021 11:08:32 IST

Goods and Services Tax Network (GSTN has issued Advisory on Auto-population of E-Invoice details into GSTR-1. The notified taxpayers have been advised not to wait for the complete auto-population, and instead proceed with preparation and filing of GSTR-1 for March, 2021 (by the due date), based on actual data as per their records.

INTELLECTUAL PROPERTY RIGHTS - Delhi HC Rejects Britannia's Plea of Trademark Infringement Against ITC'S Sunfeast
Tue, 06 Apr 2021 14:25:15 IST

Delhi High Court has dismissed the petition by Britannia Industries Ltd against ITC Ltd for alleged trademark infringement and has opined that the packaging of ITC Ltd's "Sunfeast Farmlite 5-Seed Digestive" biscuits was prima facie not deceptively similar to that of Britannia's "Nutri Choice Digestive" biscuits.

MEDIA AND COMMUNICATION - Delhi HC Refuses Interim Relief to MX Player for Exclusive Rights on 3 TVF Shows
Tue, 06 Apr 2021 14:25:04 IST

Delhi High Court has rejected digital media platform MX Player's (MXP) prayer to restrain TVF from "selling, licensing, exploiting or assigning rights" against the shows developed by TVF titled 'Immature Season 2', 'Aspirants Season 1' (UPSC Season 1) and 'Flames Season 3', to any other market player.

ELECTRICITY - Karnataka HC: When Consumer Purchases Electricity from Open Access Source, Electricity Tax Payable
Tue, 06 Apr 2021 14:24:54 IST

Karnataka High Court has held that whenever a consumer purchases electricity from Open Access Source, the tax on electricity will be chargeable on the rate at which consumer purchased electricity, instead of the higher charges at which it is supplied by a licensee.

CIVIL - Gauhati HC Seeks State's Response on PIL Alleging Inadequate Funding for Transgender Community
Tue, 06 Apr 2021 14:24:44 IST

Gauhati High Court has sought response from the Assam Government on a petition alleging failure of the state authorities to maintain shelter homes for the transgender community. The Court has directed the Additional Senior Government Advocate to seek instructions in the matter and by April 8, 2021.

ELECTION - SC Declines Plea Seeking Extension of Time for Completion of Election to Tamulpur Assembly
Tue, 06 Apr 2021 11:08:03 IST

Supreme Court has declined to entertain the plea by Bodoland People's Front seeking extension in time for completion of election to the Tamulpur Assembly constituency in Assam scheduled to be held on 6th April 2021.

CIVIL - SC Inclined to Accept Report on Decommissioned Indian Navy Aircraft Carrier 'INS Viraat'
Tue, 06 Apr 2021 11:07:53 IST

Supreme Court has observed that it is inclined to accept the Marine Surveyor's report that has stated that the decommissioned Indian Navy aircraft carrier 'INS Viraat' is a 'dead structure', in a totally grounded condition and is therefore not in a seaworthy condition or in a navigational position.

CONTEMPT OF COURT - SC Issues Contempt Notice to Suraz Trust MD for Failure to Appear Before Court
Tue, 06 Apr 2021 11:07:43 IST

Supreme Court has issued notice of contempt to Rajiv Daiya, MD of NGO Suraz India Trust whilst strongly deprecating his conduct and noting the non-compliance of an Order which directed him to submit Rs. 25 lakhs costs over allegations levelled against Judges. The Court has noted in its Order that they strongly deprecated the conduct of Daiya and that along with not complying with the previous Order, he was seeking to "wriggle out of the proceedings by raising all kinds of objections".

SERVICE - Delhi HC Asks Centre to Decide on CRPF Plea on Promotions
Tue, 06 Apr 2021 11:07:34 IST

Delhi High Court has asked the Centre to decide on a plea by a group of officers of the Central Reserve Police Force (CRPF) upon their stated grievance that they have not been promoted in the past 10 years.

LAW OF EVIDENCE - Delhi HC: Private Doctors Submitting Sketchy Medical Reports Guilty of Fabricating False Evidence
Tue, 06 Apr 2021 11:07:25 IST

Delhi High Court has observed that any sketchy, wishy-washy medical documents from any random private doctor having ambiguous and incomplete documentation in illegible handwriting will not be entertained by the Court and in the event of submitting such sketchy medical reports, must be guilty of an offence under section 192 of the Indian Penal Code, 1860 providing for "fabricating false evidence".

CIVIL - Delhi HC Directs for Alternate Remedies to Family of a Man Incorrectly Buried in Saudi Arabia
Tue, 06 Apr 2021 11:07:16 IST

Delhi High Court has directed the Ministry of External Affairs to expedite and suggest alternate legal remedies for the process of exhumation and transport of the remains of one Sanjeev Kumar, an Indian migrant who was allegedly incorrectly buried as per Muslim rites in Saudi Arabia upon his death there.

CIVIL - Delhi HC Dismisses NDMC Application for Extension of Time to Clear Dues
Tue, 06 Apr 2021 11:07:05 IST

Delhi High Court has dismissed an application by the North Delhi Municipal Corporation (NDMC) asking for time until 30th April to clear the dues of salaries and pensions to employees and pensioners of the Municipal Corporations of Delhi.

CRIMINAL - Delhi HC: Second FIR in Respect of Offence Committed in Course of Same Transaction Impermissible
Tue, 06 Apr 2021 11:06:43 IST

Delhi High Court has ruled that the second FIR in respect of an offence or different offences committed in the course of the same transaction is not only impermissible but it violates Article 21 of the Constitution of India, 1949.

CIVIL - Jammu & Kashmir High Court Decides to Suspend Physical Hearing in All Courts
Tue, 06 Apr 2021 11:06:34 IST

Jammu & Kashmir High Court has decided to 'keep in abeyance' its plan to resume physical hearing of cases till 18th April, 2021, keeping in view the sudden surge in COVID-19 infection cases in the Country in general and in Union Territories of Jammu & Kashmir and Ladakh in particular.

SERVICE - Allahabad HC Lays Down Procedure for Enquiry into Criminal Antecedents of Candidate
Tue, 06 Apr 2021 11:06:24 IST

Allahabad High Court has laid down the procedure to be adopted by the competent authority for inquiring into the criminal antecedents of a candidate for the purpose of selection. The Court has elucidated the type of materials that may be considered by such authority, the standard of proof, and other aggravating/ mitigating factors for the purpose. The Court has also clarified that such inquiry is different from a trial/civil proceeding before a Court of law.

CIVIL - Patna HC Decides to Conduct Complete Functioning of Court Exclusively Through Virtual Mode
Tue, 06 Apr 2021 11:06:15 IST

Patna High Court has decided to conduct complete functioning of the Court "exclusively through virtual mode" from 6th April to 17th April 2021 owing to the recent surge in covid-19 cases in the State.

CIVIL - Karnataka HC Directs BBMP to File Affidavit Stating Steps for Improvement of Parks
Tue, 06 Apr 2021 11:06:05 IST

Karnataka High Court has directed the Bruhat Bengaluru Mahanagara Palike (BBMP) to file an affidavit stating immediate steps which it will be taking for improvement of conditions of parks in the city of Bengaluru.

LAW OF MEDICINE - Karnataka HC: Compulsory Service Not Applicable to PG Medical Students Admitted Before 2018-19
Tue, 06 Apr 2021 11:05:56 IST

Karnataka High Court has clarified that provisions of Karnataka Compulsory Service Training by Candidates Completed Medical Courses Act, 2012 will not be applicable to the Post-Graduate medical students/petitioners who were admitted to the course during the academic years 2016-17 and 2017-18.

ENVIRONMENT - Karnataka HC: Prior Environmental Clearance Not Needed for Widening Work of NH 4-A
Tue, 06 Apr 2021 11:05:46 IST

Karnataka High Court has held that prior environmental clearance is not needed for the widening work of the 82 kilometres stretch of National Highway 4-A in the State of Karnataka in terms of the EIA Notification dated August 22, 2013.

CRIMINAL - Karnataka HC Directs SIT to Probe Alleged Sex CD Case Involving Ramesh Jarkiholi
Tue, 06 Apr 2021 11:05:36 IST

Karnataka High Court has directed the Special Investigation Team (SIT) constituted to probe the alleged sex CD case involving former State minister Ramesh Jarkiholi, to submit in a sealed envelope a report on the investigation so far carried out by it.

DIRECT TAXATION - Karnataka HC Upholds Special Court Order Discharging D.K. Shivakumar from Income Tax Evasion
Tue, 06 Apr 2021 11:05:26 IST

Karnataka High Court has upheld a Special Court's 2019 order discharging former Minister D.K. Shivakumar from a case concerning alleged evasion of income tax of around Rs. 13 Crores. The case was initiated against him based on financial transactions that he had scribbled on a sheet of paper that he tore during search conducted at a resort on the outskirts of the city during August, 2017.

CIVIL - Kerala HC Directs Government to Issue Directions to Deal with Pleas for Raising Buildings
Tue, 06 Apr 2021 11:05:16 IST

Kerala High Court has directed the government to issue directives to local bodies on the procedure to deal with applications seeking permission to raise buildings by employing mechanical jacks.

DIRECT TAXATION - Delhi Court Convicts Parsvnath Developers for Delay in Depositing TDS Amount
Tue, 06 Apr 2021 11:05:05 IST

Delhi Court has convicted the Parsvnath Developers for delay in depositing the TDS (Tax Deducted at Source) amount on the grounds that the mere recession cannot be cited as an excuse for non-payment of the TDS amount.

CRIMINAL - Delhi Court Grants Bail to Anoop Kumar Gupta in Augusta Westland Money Laundering Case
Tue, 06 Apr 2021 11:04:55 IST

Delhi Court has granted bail to businessman Anoop Kumar Gupta, an accused in the Augusta Westland money laundering case subject to his furnishing of personal bond of Rs. 5 Lakhs with two sureties of like amount.

CRIMINAL - Mumbai Sessions Court Dismisses Revision Petition Against Summons in Javed Akhtar's Defamation Case
Tue, 06 Apr 2021 11:04:45 IST

Mumbai Sessions Court has rejected the revision application by actor Kangana Ranaut seeking to suspend the proceedings against her in the criminal defamation case filed by veteran lyricist Javed Akhtar.

DIRECT TAXATION - ITAT, Mumbai: Incidental Activities of Trust of Charitable Purpose Not Commercial Activities
Tue, 06 Apr 2021 11:04:35 IST

Income Tax Appellate Tribunal (ITAT), Mumbai has held that where the purpose of the trust is relief to poor, education, or medical relief, the other activities carried on by the Trust in furtherance of its common objective shall not be deemed as a commercial activity for the purpose of granting tax benefits to such entities under the Income Tax Act, 1961.

CRIMINAL - SC Stays Order Restoring 'Land De-Notification Corruption Case' Against CM Yediyurappa
Mon, 05 Apr 2021 14:33:21 IST

Supreme Court has stayed an order of the Karnataka High Court, restoring the corruption case filed against Chief Minister BS Yeddyurappa, in relation to alleged land de-notification.

CRIMINAL - Bombay HC Directs CBI to Conduct Inquiry Into Corruption Allegations Against Anil Deshmukh
Mon, 05 Apr 2021 14:33:12 IST

Bombay High Court has directed the Central Bureau of Investigation to conduct preliminary inquiry in to corruption allegations against Maharashtra Home Minister Anil Deshmukh. The Court has ordered the CBI director to conclude the inquiry within 15 days and take further action in accordance with law.

CRIMINAL - Madras High Court Disapproves Sec.144 CrPC Prohibitory Order in Puducherry
Mon, 05 Apr 2021 14:33:02 IST

Madras High Court has disapproved of the prohibitory order passed by Puducherry Administration/Collector exercising her powers under Section 144 of the Code of Criminal Procedure, 1973. The Court has asked the Election Commission to issue a clarification that "prohibit the unlawful assembly & movement" wouldn't stand in the way of citizens going about their normal business and chores.

CRIMINAL - Gujarat HC Sets Aside Single Judge Order Restraining Inquiry Commission from Submitting Report
Mon, 05 Apr 2021 14:32:53 IST

Gujarat High Court has set aside a Single Bench order restraining a State-appointed Inquiry Commission from pronouncing its report in the unfortunate Rajkot Hospital Fire incident that consumed the lives of 8 Covid patients last year.

INSOLVENCY - Centre Promulgates IBC Amendment Ordinance to Allow Pre-Packaged Insolvency Process for MSMEs
Mon, 05 Apr 2021 14:32:43 IST

Central Government has promulgated Insolvency and Bankruptcy Code(Amendment) Ordinance 2021 to allow pre-packaged insolvency resolution process for corporate debtors classified as micro, small or medium enterprises under the Micro, Small and Medium Enterprises Development Act, 2006.

CIVIL - Centre Promulgates Tribunals Reforms Ordinance, 2021
Mon, 05 Apr 2021 14:32:34 IST

Central Government has notified the Tribunals Reforms (Rationalisation and Conditions of Service) Ordinance, 2021, to dissolve certain existing appellate bodies and transfer their functions to other existing judicial bodies.

SERVICE - SC: Acquittal Based on Benefit of Doubt Cannot Make Candidate Eligible for Public Employment
Mon, 05 Apr 2021 10:57:31 IST

Supreme Court has reiterated that acquittal based on a benefit of doubt in respect of a heinous or serious nature of crime cannot make the candidate eligible for public employment.

CRIMINAL - Delhi HC Grants Anticipatory Bail to Doctor Accused of Raping Woman
Mon, 05 Apr 2021 10:57:21 IST

Delhi High Court has granted anticipatory bail to a Delhi based Doctor accused of raping a woman on the pretext of false promise of marriage, after observing that there was no forceful sexual assault in the case. The Court has observed that there was nothing on record to indicate that he promised to marry her and therefore the question of whether such consent by the prosecutrix to have a physical relationship with him was a free consent or not needs to be decided in the trial.

CRIMINAL - Delhi HC Directs Police for Report on Alleged Illegal Detaining of Man in Matrimonial Dispute Matter
Mon, 05 Apr 2021 10:57:12 IST

Delhi High Court has issued notice on a petition alleging illegal detaining and beating of a man involved in a matrimonial dispute by the Delhi Police and directed the police to file a status report on the incident.

CRIMINAL - Bombay HC Directs IO to Take Corrective Measures in Sexual Assault Case
Mon, 05 Apr 2021 10:57:03 IST

Bombay High Court has directed the Investigating officer to take corrective measures and trace the victim girl in an incident wherein a girl, who was allegedly sexually assaulted and ravaged was left on a railway platform.

ELECTION - Kerala HC: Voters Should be Able to See Name, Photograph and Symbol of Candidates with Clarity
Mon, 05 Apr 2021 10:56:53 IST

Kerala High Court has emphasized upon the importance of being able to see the name, photograph, and symbol with clarity, stating that it is important and essential that citizens, who are to caste (cast) vote, are able to see the name, photograph and symbol of all candidates with sufficient clarity for any free and fair election.

CRIMINAL - Kerala High Court Acquits Accused in Nilambur Congress Party Officer Murder
Mon, 05 Apr 2021 10:56:44 IST

Kerala High Court has acquitted the accused in Nilambur Congress Office Murder case, stating that the lingering doubts pervades every aspect of the evidence and shall thereby give the accused the benefit of doubt.

CIVIL - Kerala HC Directs Against Use of Social Media by Staff of High Court
Mon, 05 Apr 2021 10:56:35 IST

Kerala High Court has directed the staff of the High Court and the district judiciary not to use social media for criticising the policies and actions of the government and its institutions, Ministers, judges, political leaders and social activists.

FAMILY - P&H HC Sets Aside Order Denying Children Custody to Mother Relying on Infidelity Allegations
Mon, 05 Apr 2021 10:56:26 IST

Punjab and Haryana High Court has set aside a Trial Court's Order by which the custody of the children was denied to the Mother by relying on allegations of infidelity levelled against her. The Court observed that in view of Section 17 of the Guardian and Wards Act, 1890 as well as Section 13 of the Hindu Minority and Guardianship Act, 1956, the welfare of the minor is the paramount consideration to be kept in mind by the Court while appointing a guardian.

CONSTITUTION - Chhattisgarh HC: Phone Tapping Violates Article 21 Unless Permitted by Procedure Established by Law
Mon, 05 Apr 2021 10:56:16 IST

Chhattisgarh High Court has observed that telephone tapping would infract Article 21 of the Constitution of India, 1949 unless it is permitted under the procedure established by law, setting aside a dismissal order passed against a constable and a head constable who allegedly wanted to favour the criminal and the phone conversation to that effect was recorded.

CRIMINAL - Tripura HC: Conviction Only on Presumption Under POCSO Act Would Offend Articles 20(3), 21
Mon, 05 Apr 2021 10:56:07 IST

Tripura High Court has held that the conviction of an accused only on the basis of presumption under sections 29 and 30 of the Protection of Children from Sexual Offences (POCSO) Act, 2012 would offend Article 20(3) and Article 21 of the Constitution of India, 1949.

CRIMINAL - MP HC Denies Bail to Woman Accused of Female Foeticide
Mon, 05 Apr 2021 10:55:57 IST

Madhya Pradesh High Court has denied bail to a woman accused of female foeticide, calling for strict implementation of the Pre-Conception and Pre-Natal Diagnostic Techniques (Regulation and Prevention of Misuse) Act, 1994, stating that granting of bail may reinforce the notion that the PC&PNDT Act is only a paper tiger and that clinics and laboratories can carry out sex- determination and feticide with impunity.

CRIMINAL - MP HC Directs Govt. to Issue Guidelines to Strictly Adhere to Provisions of NSA Act
Mon, 05 Apr 2021 10:55:48 IST

Madhya Pradesh High Court has issued a slew of directions for the State Government to strictly adhere to the provisions of the National Security Act, 1980, highlighting that in many cases, on account of procedural lapses in following due process of law, the orders of preventive detention passed on justified grounds suffer annulment.

CRIMINAL - Delhi Court Denies Bail to Man Who Carried Big Sword at Red Fort During Farmers Protest
Mon, 05 Apr 2021 10:55:38 IST

Delhi Court has denied bail to one, Preet Pal Singh, a 37 year old man, who was allegedly seen in the photographs and videos carrying a big sword and waving the same at the rampat of Red Fort in connection with the violence that broke out in the National capital in the wake of farmer's protest tractor rally.

DIRECT TAXATION - CBDT Notifies Scrapping of Certain Forms for Income Tax Deductions
Mon, 05 Apr 2021 10:55:29 IST

Central Board of Direct Taxes (CBDT) has notified that Form 10G, 56, 3CF-I, 3CF-II and 3CF-III under the Income Tax Act, 1961 ceased to be effective on or after the 1st April, 2021.

DIRECT TAXATION - CBDT Extends Deadline for Uploading UDIN for Audit Forms/Audit Certificates
Mon, 05 Apr 2021 10:55:19 IST

Central Board of Direct Taxes (CBDT) has extended the deadline for uploading of UDIN for Audit Forms / Audit certificates till 30th April, 2021. The UDIN is mandatory for upload of the Audit Report and CA certification forms in the e-filing portal.

CUSTOMS - CBIC Amends Notification Prescribing Effective Rate of Duty on Goods
Mon, 05 Apr 2021 10:55:09 IST

Central Board of Indirect Taxes and Customs (CBIC) has amended the notification which seeks to prescribe effective rate of duty on goods consequent to enactment of Finance Act, 2021. The Board has notified that for Petroleum crude the standard rate of duty will be Re 1 per tonne and in case of all goods the standard rate will be nil. The notification shall come into force on the 1st April, 2021.

ELECTION - Madras HC Refuses Urgent Hearing of DMK Plea Challenging EC Order Barring A Raja
Fri, 02 Apr 2021 14:49:04 IST

Madras High Court has refused to urgently hear Dravida Munnetra Kazhagam's plea challenging the Election Commission's order barring party's deputy general secretary A Raja from campaigning for 48 hours. The Election Commission had also delisted Raja from the DMK star campaigner list.

CRIMINAL - Calcutta HC Registers Suo Moto Case to Monitor Mentally Ill Prisoners in Sheela Barse Case
Fri, 02 Apr 2021 14:48:54 IST

Calcutta High Court has registered a suo moto case to monitor the mental health and other allied matters of various convicts and undertrial prisoners lodged in various correctional homes in West Bengal and the Union Territory of Andaman and Nicobar Islands in Sheela Barse v. Union of India & Ors. case.

CIVIL - Gujarat Assembly Passes Freedom of Religion Amendment Bill 2021
Fri, 02 Apr 2021 14:48:45 IST

Gujarat Assembly has passed the Gujarat Freedom of Religion (Amendment) Bill 2021 which seeks to penalize forcible or fraudulent religious conversion by marriage and would amend the Gujarat Freedom of Religion Act, 2003.

ARBITRATION - SC: HC Should Not Entertain Dispute Which is Arbitrable Unless Issue of Public Interest
Fri, 02 Apr 2021 10:18:40 IST

Supreme Court has observed that ordinarily a High Court in its jurisdiction under Article 226 of the Constitution of India, 1949 has to decline to entertain a dispute which is arbitrable, unless there is a fundamental issue of public interest.

CRIMINAL - Delhi HC Seeks Status Report to Investigate into Alleged Digital Fraud by Facebook
Fri, 02 Apr 2021 10:18:31 IST

Delhi High Court has sought Delhi Police Cyber Cell's status report in a plea pertaining to alleged click fraud and other digital criminal frauds hatched by Facebook thereby seeking directions on Union of India, Delhi Police and Cyber Crime Cell to jointly constitute a Special Investigation Unit (SIT) for investigating into the complaint made by the petitioner company. The petition also alleges that this might be the "biggest click fraud scam of India" having serious impact on economy thus requi

CIVIL - Karnataka HC Directs State to File Status on Implementation of Shuchi Scheme
Fri, 02 Apr 2021 10:18:21 IST

Karnataka High Court has directed the state government to file a status report with regard to the implementation of Shuchi scheme and to state as to when the administrative approvals for procurement of sanitary napkins/pads, as proposed for the year 2021-22, shall be secured.

ELECTION - Kerala HC Directs EC to Take Steps to Prevent Double Voting
Fri, 02 Apr 2021 10:18:11 IST

Kerala High Court has directed the Election Commission (EC) and all the functionaries under the election laws to take all the possible steps to prevent double voting or impersonated voting. The Court has ordered the EC and Chief Electoral Officer to give a public notice cautioning the voters that strict action would be taken against those who attempt to cast multiple votes.

CIVIL - Uttarakhand HC Directs State to Increase Number of Daily Testing About Kumbh Mela
Fri, 02 Apr 2021 10:18:01 IST

Uttarakhand High Court has directed the State Government to increase the number of daily testing to at least 50,000 persons per day, in view of the fact that a large population is about to visit the cities of Haridwar and Rishikesh for Kumbh Mela. The Court has further directed the State Government to publish the data on the internet with regard to the number of persons found to be COVID-19 positive, and with regard to any death caused by COVID-19.

CRIMINAL - Delhi Court Grants Bail to Woman Accused of Dowry Death and Abortion
Fri, 02 Apr 2021 10:17:51 IST

Delhi Court has granted bail to a woman, accused of dowry death and causing abortion of a three month old foetus, on the account of her being lodged in the Tihar Jail with her 21 months old son in view of her judicial custody.

DIRECT TAXATION - ITAT, Delhi: Deduction u/s 80HHC to be Computed after Reducing Deduction u/s 80IA
Fri, 02 Apr 2021 10:17:40 IST

Income Tax Appellate Tribunal, Delhi has held that deduction allowed under Section 80-IA of Income Tax Act, 1961 has to be reduced from the profits for computing deduction under Section 80HHC of Income Tax Act.

CRIMINAL - Supreme Court Sets Aside Bail Granted to Man Accused of Murdering Lady Doctor
Thu, 01 Apr 2021 17:03:56 IST

Supreme Court set aside the Kerala High Court order which granting bail to a man accused murder of a lady doctor.

CIVIL - Central Government Extends Aadhaar-PAN Linking Deadline Till June 30th
Thu, 01 Apr 2021 11:10:30 IST

Central Government has extended the last date for linking of Aadhaar number with PAN from March, 31 2021 to June, 30 2021.

CRIMINAL - Delhi High Court: Heinous Crimes Cannot be Quashed by Court Even if Parties Reach Compromise
Thu, 01 Apr 2021 11:10:20 IST

Delhi High Court has reiterated that heinous crimes like rape cannot be quashed by exercising inherent power under Section 482 of Code of Criminal Procedure, 1973 (CrPC) even if a compromise has been reached between parties.

SERVICE - P&H High Court Pulls Up Punjab Govt for Tainted Cops in IPS Position
Thu, 01 Apr 2021 11:10:11 IST

Punjab and Haryana High Court has directed the State Government to explain how and why it has chosen to appoint Punjab Police Service officers to IPS-cadre posts of SSPs in the State. The Court has held that these appointments are in violation of the IPS cadre rules and has also impleaded the Centre as a party to look into these "apparent violations".

CRIMINAL - Madras High Court: Anticipatory Bail Granted to Man Accused of Attempting to Murder Lawyer
Thu, 01 Apr 2021 11:10:02 IST

Madras High Court has granted anticipatory bail to a man accused of attempting to murder his lawyer for failing to have sent a legal notice on time.

CIVIL - Madras High Court: Stop Freebies, Create Infrastructural Facilities
Thu, 01 Apr 2021 11:09:52 IST

Madras High Court while deploring the freebies culture in Tamil Nadu to woo voters has advised leaders of the political parties to stop this and engage in promoting infrastructural facilities.

CIVIL - Madras High Court Directs Reburial of COVID-19 Victim Dr Simon Hercules
Thu, 01 Apr 2021 11:09:42 IST

Madras High Court, after 11 months of his death, has ordered the exhumation of the body of Dr Simon Hercules, who had been treating Covid patients and fell victim to the virus in April last year.

ELECTION - Kerala High Court Disposes Ramesh Chennithala's Petition
Thu, 01 Apr 2021 11:09:33 IST

Kerala High Court has disposed of a petition filed by Leader of Opposition in the Kerala Legislative Assembly Ramesh Chennithala that had alleged widespread errors in electoral rolls, double entry of voter names and possibility of double voting.

CIVIL - Karnataka High Court to State: Decide on Re-Starting Mid-Day Meals for Eligible Students
Thu, 01 Apr 2021 11:09:23 IST

Karnataka High Court has directed the State Government to take a decision on re-starting the midday meal scheme for eligible students, by April 8.

EDUCATION - Patna High Court Stays Fresh Admissions In Law Colleges In Bihar
Thu, 01 Apr 2021 11:09:13 IST

Patna High Court has stayed new admissions in Government and Private law colleges in the State of Bihar till further orders due to lack of faculties, infrastructure.

GOODS AND SERVICES TAX - CBIC: HSN Code Mandatory from 1st April for GST Taxpayer with Turnover of More than Rs 5 cr
Thu, 01 Apr 2021 11:09:03 IST

CBIC (Central Board of Indirect Taxes and Customs) w.e.f 1st April has made mandatory for a GST taxpayer, having turnover of more than Rs 5 crore in the preceding financial year, to furnish 6 digits HSN Code (Harmonised System of Nomenclature Code), or as the case may be, SAC (Service Accounting Code) on the invoices issued for supplies of taxable goods and services.

DIRECT TAXATION - ITAT Delhi Deletes Addition Made on Account of Unexplained Cash Credits to Tune of Rs.5.76 Cr
Thu, 01 Apr 2021 11:08:53 IST

Income Tax Appellate Tribunal (ITAT), New Delhi Bench deletes additions made on account of unexplained cash credits to the tune of Rs.5.76 crores.

CRIMINAL - Madhya Pradesh Government Notifies 'The Madhya Pradesh Freedom of Religion Act, 2020'
Thu, 01 Apr 2021 11:08:43 IST

Madhya Pradesh Government has notified 'The Madhya Pradesh Freedom of Religion Act, 2020' which provides for a prison term of up to 10 years for anyone found guilty of using marriage to force someone to change their religion.

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