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Total Records: 12
 

Arjun Panditrao Khotkar v. Kailash Kushanrao Gorantyal and Others – Case Analysis

Concerning Sections 65A and 65B of the Indian Evidence Act, 1872 (‘the Act’), the law was demystified in the case of Anwar P.V v. P.K. Basheer and others1 (‘Anwar’). Although Anwar’s judgment was deli....

Author: Tupakula Nikhil   |  Subject: Criminal | Date: 25 Jan 2021 |  (Case Studies & Briefs)

Government of India V. Vedanta Limited and Others: A Case Comment

Hitherto, there were several conflicting decisions delivered by the High Courts in India regarding the limitation period for enforcement of foreign arbitral awards. The Bombay High Court, in one of th....

Author: Tupakula Nikhil and U.K.Sankar   |  Subject: Arbitration | Date: 13 Jan 2021 |  (Case Studies & Briefs)

Critical Analysis on the Tortious Liability in the O.J. Simpson Murder case

The infamous part of the famous ‘trial of the century’ The People of State of California v. Orenthal James Simpson, was the civil lawsuit filed for the wrongful death of Nicole Brown and Ron Goldman. ....

Author: Zeel Gondaliya & Gavin Sheldon Pais   |  Subject: Criminal | Date: 23 Dec 2020 |  (Case Studies & Briefs)

Case analysis on Harshad Chiman Lal Modi v. DLF Universal Ltd.

The appellant (Harshad Chiman) entered into a “plot buyer agreement” with respondent (DLF) for purchase of a residential plot that was situated in Gurgaon, Haryana. II. The agreement was entered bet....

Author: Shelal Lodhi Rajput   |  Subject: Contract | Date: 25 Nov 2020 |  (Case Studies & Briefs)

Case Comment: Swiss Ribbons Pvt. Ltd. And Ors. V Union Of India (Uoi) And Ors.

The Swiss Ribbons case is one of the most important judgments and also a landmark judgment by the Supreme Court of India related to the Insolvency Laws of the country. In this case, constitutionality ....

Author: Poorvisha Jindal   |  Subject: Insolvency | Date: 10 Nov 2020 |  (Case Studies & Briefs)

Case Comment: Aadhaar Card Judgement by Supreme Court

The document contains the case comment on the Aadhaar card verdict by the honourable Supreme Court.

Author: Sanjana Mittal   |  Subject: Constitution | Date: 28 Oct 2020 |  (Case Studies & Briefs)

Shivraj Singh Chauhan V Speaker Madhya Pradesh Legislative Assembly (2020)

An imbroglio in the Madhya Pradesh Legislative Assembly over resignation of 22 Members and communications by the Governor to Chief Minister to hold immediate floor test has given rise to dispute betwe....

Author: Vaibhav Pimpale   |  Subject: Election | Date: 30 Sep 2020 |  (Case Studies & Briefs)

Ascertaining what Constitutes a Permanent Establishment: An Analysis of DIT vs. M/S Samsung Heavy Industries Co. Ltd.

International trade and commerce inherently involve growing cross-border transactions between compan....

Author: Harshda Bakshi and Ashray Behura   |  Subject: Direct Taxation | Date: 22 Sep 2020 |  (Case Studies & Briefs)

Analysis of the Concept of Gift in Muslim Law – A Case Comment on V. Sreeramachandra Avadhani v. Shaik Abdul Rahim, (2014)9 SCC 350

This judgment of Supreme Court was delivered by two-judge Bench comprising of Justice Jagdish Singh Khehar, Justice RohintonFaliNariman. In this case comment, researchersshall deal with the aspect of ....

Author: Palak Maheshwari and Aniket Pandey   |  Subject: Civil | Date: 02 Jul 2020 |  (Case Studies & Briefs)

Case Summary: Virsa Singh V. The State Of Punjab

The trial Court convicted one Virsa Singh (hereinafter referred to as the ‘accused’) for the offence of murder u/s 302 of IPC and his conviction as well as sentence was upheld by the High Court of Pun....

Author: Sparsh Sharma   |  Subject: Criminal | Date: 28 May 2020 |  (Case Studies & Briefs)
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