Kerala High Court: Bail Application Allowed on Ground of Procedural Infraction by Detecting Officer  ||  Delhi High Court: First-Come-First-Serve Criteria Under Election Symbols Order, 1968 Upheld  ||  SC: Open Schools Recognized by CBSE Shall be Recognized by National Medical Council For NEET  ||  MeitY: Social Media Intermediaries to Take Permission Before Launching AI Products in Country  ||  NBDSA Imposes Penalty on Several News Channels for Spreading Communal Hatred  ||  NBDSA Issue Guidelines For Broadcasting Information Related to LGBTQIA+ Community  ||  Gauhati High Court Frames Policy For Persons With Disabilities  ||  All. HC: Bail Granted to Assessee Since Proceedings u/s 70 and 74 of GST Act Pending for Too Long  ||  Kar. HC: Deflection From Terms of Compromise Will Lead to Re-Imposition of Conviction Order  ||  Supreme Court: MPs/MLAs Cannot Claim Immunity Under Constitution of India For Receiving Bribe    

Supreme Court Tells Jaypee to Pay Rs 50 Lakh to 10 buyers - (14 Sep 2017)

Supreme Court has asked realty firm Jaiprakash Associates to pay Rs 50 lakh as an interim relief to 10 homebuyers of its Kalypso Court project along the Noida-Greater Noida Expressway.

Tags : SUPREME COURT   JAIPRAKASH ASSOCIATES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved