Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Centre Notifies Date for Enforcement of Criminal Laws Replacing IPC, CrPC, Evidence Act  ||  Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Del HC: Incorrect to Deny Benefits to Construction Workers For Failing to Pay For Renewal of Regist.  ||  Mad. HC: Under NDPS Act, Conscious Possession With Physical Possession Essential Element For Offence  ||  Del. HC: Can’t Stop Publications on Public Life of Public Figures Unless it Amounts to Harassment  ||  SC: Courts Must Apply Mind to Decide Recruitment Cases Related to Non-Disclosure of Criminal Cases  ||  SC: Art. 300A of COI Enshrining Right to Property Applicable on People Who Aren’t Citizens of India  ||  Allahabad HC: Pension Can’t Be Withheld For Incident That Occurred Four Years Prior to Retirement  ||  Cal. HC: Jurisdiction Can’t Be Assumed By Consumer Forum When Arbitration Prescribed By Special Law    

Allahabad HC: Live-in Relationship Between Consenting Adults Not an Offence - (03 Dec 2020)

FAMILY

Allahabad High Court has granted police protection to a couple who wanted to live together observing that a live-in relationship between two consenting adults is not an offence.

Tags : ALLHABAD HIGH COURT   LIVE-IN RELATIONSHIP  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved