Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship  ||  Calcutta HC: No Penal Proceedings Attracted if Bona-Fide Mistake Occurs in Court Reporting  ||  Bombay HC: Can’t Entertain Application Increasing Valuation of Suit if Pecuniary Jurisdiction Lost  ||  Bom. HC: Information of Previous Bail Applications And Orders to Be Give in All Bail Applications  ||  Cal. HC: Clause in GCC Specifying App. of Officers For Arbitration Violative of S. 12(5) of A&C Act  ||  Cal HC: High Court Lacks Jurisd. When Application u/s 9A of A&C Act Filed Before Commercial Court    

Legislation passed in Winter Session, 2015 - (28 Dec 2015)

The Goods and Services Tax framework for a homogenous tax code may have been put to bed yet again, but Parliament did break through an early onset of partisanship to pass some legal reform. Aside from the better-known Negotiable Instruments (Amendment) Bill, 2015, Juvenile Justice (Care and Protection of Children) Bill, 2014, Atomic Energy (Amendment) Bill, 2015, Parliament also passed the Payment of Bonus (Amendment) Bill, 2015 and Scheduled Castes and the Schedules Tribes (Prevention of Atrocities) Amendment Bill, 2014.

Full texts of the legislation and summaries can be accessed on Manupatra’s website.

Tags : PARLIAMENT   WINTER SESSION   2015   LEGISLATION  

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