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Liberalisation of Guidelines for other Service Providers

On November 05, 2020, the Department of Telecommunications (the “DoT”) issued the New Guidelines (“New OSP Guidelines”) for Other Service Providers (the “OSPs”)1. The New OSP Guidelines supersede the ....

Author: Indus Law   |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Newsletters from Law Firms)

Highlights of the changes in Bidder Eligibility Criteria for Engineering, Procurement and Construction Projects

The Ministry of Road Transport & Highways, through a letter dated 2 November, 2020, has introduced changes to eligibility criteria for bidders in relation to road projects undertaken on Engineering, P....

Author: Indus Law   |  Subject: Commercial | Date: 29 Jul 2021 |  (Newsletters from Law Firms)

FDI Policy, 2020: Does it really consolidate the extant FDI regime?

On October 28, 2020, the Department for Promotion of Industry and Internal Trade (the “DPIIT”), after a gap of 3 long years, unveiled the consolidated foreign direct investment (“FDI”) policy, 2020 (t....

Author: Indus Law   |  Subject: FEMA | Date: 29 Jul 2021 |  (Newsletters from Law Firms)

Amendment to the Aircraft Act, 1934

The Minister of Civil Aviation of India, Mr. Hardeep Singh Puri, introduced the Aircraft (Amendment) Bill, 2020 (the “Bill”) before the Lok Sabha on February 4, 2020, to introduce certain modification....

Author: Indus Law   |  Subject: Miscellaneous | Date: 29 Jul 2021 |  (Newsletters from Law Firms)

Restrospective application of Section 29 A (1): Delhi High Court settles the issue

Section 29 A was introduced in 20151 by way of Arbitration and Conciliation Act (Amendment) Act, 2015 (‘Amendment Act 2015’) which set out a timeline for the completion of arbitration proceedings comm....

Author: Indus Law   |  Subject: Arbitration | Date: 29 Jul 2021 |  (Newsletters from Law Firms)

Loans sourced by Banks And NBFCs over Digital Lending Platforms: Adherence to Fair Practices Code and Outsourcing Guidelines

The Reserve Bank of India (the “RBI”) recently issued a notification1 (the “Notification”) to reiterate and ensure compliance of the Fair Practices Code and outsourcing guidelines for financial servic....

Author: Indus Law   |  Subject: Banking | Date: 29 Jul 2021 |  (Newsletters from Law Firms)

Labour Laws Amendments initiatives by State Governments to provide Impetus to Economic Activity

With the announcement of ‘unlock-2’ (phase-2 of opening of lockdown), except for few areas, industries or establishments have gradually started inching towards operations of businesses with the limite....

Author: Indus Law   |  Subject: Employment Laws | Date: 29 Jul 2021 |  (Newsletters from Law Firms)

Relevance of Neighbouring Rights in India in the Context of the 2019 European Union Directive

Neighbouring rights, which form a subset of copyrights, are those subsidiary, yet parallel, rights that are accrued to a specific class of people that comprises not the actual authors but the neighbou....

Author: Rajat Banerjee   Year: 2021 /Month: 01 /Vol: 26 /Issue:1 |  Subject: Intellectual Property Rights | Date: 29 Jul 2021 |  (Academic Journals)

Startups and the Growing Entrepreneurial Ecosystem

Startups are now being widely recognized as important engines for innovation and growth. The Indian ....

Author: Malvika Garg and Suman Gupta   Year: 2021 /Month: 01 /Vol: 26 /Issue:1 |  Subject: Intellectual Property Rights | Date: 29 Jul 2021 |  (Academic Journals)

Legal and Administerial Overreach by IPO while Considering Proof of Right Requirement

India being a dualist country has to domesticate treaty obligations to enforce the same at domestic ....

Author: Christy C. Bose and V. P. Akhila   Year: 2021 /Month: 01 /Vol: 26 /Issue:1 |  Subject: Intellectual Property Rights | Date: 29 Jul 2021 |  (Academic Journals)
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