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Taj Mahal Hotel vs. United India Insurance Co. Ltd. & Ors.: A Case Analysis

When you visit a hotel, you see many hotels provide a service for valet parking, you give them keys and they park your car. What if your car gets stolen in valet parking? Is it the responsibility of t....

Author: Raj Jaiswal   |  Subject: Contract | Date: 20 Aug 2021 |  (Case Studies & Briefs)

Decoding The Contours of Lily Thomas V. Union of India & ORS

One of the most alarming problems that deface the Indian legislature is the number of electoral candidates with criminal antecedents housed within them. Despite enacting statutory measures to countera....

Author: Lakshya Aggarwal   |  Subject: Constitution | Date: 05 Aug 2021 |  (Case Studies & Briefs)

A case comment on M.D. Frozen Foods Exports Pvt. Ltd. & ORS. V. Hero Fincorp Limited

The Appellants further argued that the terms "retrospective" and "retroactive" are nearly equivalent, citing the definitions of these terms in "Black's Law Dictionary" and "Wharton's Law Lexicon," whi....

Author: Surya Kumar   |  Subject: Banking | Date: 05 Aug 2021 |  (Case Studies & Briefs)

Case comment – Union of India v. Vijaykumar V. Iyer

After the Supreme Court decided on the definition of AGR in the 2019 case the telecom companies were liable to pay a huge sum as dues to the government for using the spectrum license. Of them the top ....

Author: Khyati Jain and Sakshi Rajawat   |  Subject: Insolvency | Date: 05 Aug 2021 |  (Case Studies & Briefs)

Indus Biotech V/s Kotak: Moulding a balance between Insolvency and Arbitration Proceedings

Arbitration and insolvency laws have been a matter of discussion and debate across different jurisdictions in connection with their intersection, and the issue of the arbitrability of insolvency dispu....

Author: Ishu Gupta And Trisha Singh Naulakha   |  Subject: Miscellaneous | Date: 05 Aug 2021 |  (Case Studies & Briefs)

Case analysis on “PASL Wind Solutions Private Limited (PASL) vs. Ge Power Conversion India Private Limited (Ge Power)”

The pro-arbitration judgment, which was delivered by the Supreme Court on 20th April 2021, resolved the long drawn dispute- Whether two Indian Parties can choose a foreign seated arbitration. The Sup....

Author: Stuti Agarwal and Yash Talreja   |  Subject: Arbitration | Date: 04 Aug 2021 |  (Case Studies & Briefs)

Case Note on Competition Commission of India v. Bharti Airtel Limited and ORS

In December 2016, Reliance Jio Infocomm Limited (RJIL) filed a case with CCI under Section 19(1) (a) of the Competition Act, 2002 against three major Cellular Operators namely Bharti Airtel, Vodafone ....

Author: Ananya Srinath   |  Subject: Competition / Antitrust | Date: 04 Aug 2021 |  (Case Studies & Briefs)

Doctrine of Election and Choice of Law – Case comment on Orrell v. Orrell

The concept that is involved in this case commentary is “Doctrine of Election” according to the English Laws. The consequences of application of such doctrine, when the concept of “Construction of wil....

Author: Tejaswi Marripudi   |  Subject: Property | Date: 22 Jul 2021 |  (Case Studies & Briefs)

Online Uploading of First Information Report

In the case of the Youth Bar Association of India vs Union of India1, on 7 September 2016, the Supreme Court ordered that the copies of all First Information Reports (FIRs), excluding FIRs pertaining ....

Author: Ginka Kalyan   |  Subject: Criminal | Date: 09 Jul 2021 |  (Case Studies & Briefs)

Deciphering the contours of Sujata Sharma v. Manu Gupta: A glance on Female Coparcerner’s Right to become a Karta

Sujata Sharma v. Manu Gupta was the first case in which the Hon’ble Delhi High 1 Court granted the right to become a Karta to the eldest female Coparcener of the Hindu Undivided Family (hereinafter re....

Author: Adit Pancholi   |  Subject: Family Law | Date: 30 Jun 2021 |  (Case Studies & Briefs)
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