: supreme court
Displaying 1 - 9 of 9
Joyita - April 14, 2014
Recently, the Election Commission has recommended postponing certain policy decisions of the government related to natural gas pricing, and notifying ecologically sensitive areas in the Western Ghats, by invoking the Model Code of Conduct... Read More
M R Madhavan - September 5, 2013
Parliament is considering a proposal to change the process of appointment of judges to the Supreme Court and High Courts.  A Constitutional Amendment Bill has been introduced in Rajya Sabha that enables the formation of a Judicial Appointments... Read More
Kaushiki - April 14, 2012
In a landmark judgment on April 12, 2012, the Supreme Court upheld the constitutional validity of the provision in the Right to Education Act, 2009 that makes it mandatory for all schools (government and private) except private, unaided minority... Read More
Simran - April 12, 2012
As per news reports, the union government has filed a Presidential Reference in relation to the 2G judgment.  In this judgment the Supreme Court had cancelled 122 2G licences granting access to spectrum and had ordered their re-allocation by... Read More
Anirudh - April 20, 2011
A recent case before the Supreme Court has once again highlighted the issue of judicial decisions potentially replacing/ amending legislation enacted by Parliament.  The case importantly pertains to the judiciary’s interpretation of existing... Read More
Anirudh - December 23, 2010
In a recent case, the Supreme Court directed the appropriate government to enact a law by June 2011.  The case, Gainda Ram & Ors. V. MCD and Ors.[1], concerned the legal framework for regulating hawking in Delhi.  The judgement lays... Read More
Anirudh - December 17, 2010
The issue of judges declaring their assets assumes importance in light of recent allegations and inquiries into allegations of wrongdoing by judges (read our post on the report of the Committee set up to examine allegations of wrongdoing by Justice... Read More
Anirudh - December 15, 2010
The Judicial Standards and Accountability Bill, 2010 was introduced in the Lok Sabha on December 1, 2010. The Bill was introduced by the Shri M. Veerappa Moily, the Minister of Law and Justice. The Bill seeks to (a) lay down judicial standards, (b)... Read More
Kaushiki - July 13, 2010
The issue of honour killing grabbed headlines with the death of Nirupama Pathak, a Delhi-based journalist, who was alleged to have been killed by her family because she was pregnant and was planning to marry a person outside her caste.  This... Read More