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  • Citation AIROnline 2024 SC 288
    Supreme Court Of India

    Hon'ble Judge(s) Hon'ble Judge(s): B. R. Gavai, Sandeep Mehta , JJ

    Selvamani v. State Rep. By The Inspector Of Police

    Criminal Appeal - 906 of 2023, decided on 08/05/2024

  • Penal Code (45 of 1860) , S.376D, S.376(2)(g), S.506— Tamil Nadu Prohibition of Harassment of Woman Act (44 of 1998) , S.4— Evidence Act (1 of 1872) , S.3— Gang rape and criminal intimidation - Evidence and proof - Accu...Read More

  • Citation AIROnline 2024 SC 304
    Supreme Court Of India

    Hon'ble Judge(s) Hon'ble Judge(s): Vikram Nath, Satish Chandra Sharma , JJ

    Col. Ramneesh Pal Singh v. Sugandhi Aggarwal

    Civil Appeal - 6137 of 2024 , Arising out of SLP (C) No(s). 28466 of 2023,, decided on 08/05/2024

  • Guardians and Wards Act (8 of 1890) , S.17, S.7, S.9, S.25— Shared custody of minor children - Correctness of order for - Parental alienation syndrome - Courts must endeavour to identify individual instances of 'alienat...Read More

  • Citation AIROnline 2024 SC 310
    Supreme Court Of India

    Hon'ble Judge(s) Hon'ble Judge(s): A. S. Bopanna, C. T. Ravikumar , JJ

    Bhumikaben N. Modi v. Life Insurance Corporation of India

    Civil Appeal - 270 of 2012, decided on 08/05/2024

  • (A) Consumer Protection Act (68 of 1986) , S.21(b)— Insurance Act (4 of 1938) , S.45— Insurance claim - Repudiation of - Concluded contract - First premium was accepted and duly signed receipt was issued by insurer befo...Read More

  • Citation AIROnline 2024 SC 309
    Supreme Court Of India

    Hon'ble Judge(s) Hon'ble Judge(s): D. Y. Chandrachud, J. B. Pardiwala, Manoj Misra , JJJ

    Sheikh Noorul Hassan v. Nahakpam Indrajit Singh

    Civil Appeal - 1389 of 2024 , (Arising out of SLP (C) No.11136 of 2023),, decided on 08/05/2024

  • (A) Representation of the People Act (43 of 1951) , S.100(1)(b)(i), S.100(1)(d), S.87— Election petition - Replication in answer to new facts asserted in written statement - Grant of leave to file - Challenge against -...Read More


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