Tel. HC: Constitutional Validity of Section 38(2) of RP Act and Rule 5.7.1 of ECI’s Handbook Upheld  ||  MP HC: Power Exercised u/s 319 of CrPC Must Come Before Acquittal Order in Case of Joint Result  ||  Del. HC: Order of CIC Directing CBDT to Give Information Regarding Ram Janmabhoomi Trust Set Aside  ||  Ker HC: In Non-Performance of Agreement, Buyer to Get Charge Over Property For Paying Purchase Price  ||  Rajasthan High Court: Reinstate Ayurvedic Doctors Who Haven’t Attained 62 Years of Age  ||  Rajasthan High Court: Accrual Time For Taxing Income to Be Postponed Till Dispute’s Adjudication  ||  Supreme Court: Distributor Not An Agent But An Independent Contractor  ||  Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics    

Delhi HC Issues Notice on RBI Appeal Against Order on Transfer to Mauritius Subsidiary - (04 Jan 2021)

CIVIL

Delhi High Court has issued notice to Jindal Steel and Power Ltd (JSPL) on an appeal by the Reserve Bank of India (RBI) against an earlier order of the Delhi High Court directing it to reconsider JSPL's application to transfer $300 million to its Mauritius subsidiary.

Tags : DELHI HIGH COURT   JINDAL STEEL AND POWER LTD  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved