Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials  ||  Ori. HC: Stay of Execution Proceedings Under Arbitration Act Governed by Provisions of CPC  ||  SC: Intricate Enquiry Whether Claims are Time Barred Must Not be Conducted by Referral Courts  ||  Mad. HC: Proposed Changes in Criminal Laws Could have been Brought Through Amendments  ||  Bom. HC: Govt’s Decision to Exempt Pvt. Schools From 25% RTE Quota 'Unconstitutional'  ||  Ker. HC: To Proceed Against an Offence Committed Partly in India, Sanction of Centre Not Required  ||  Del. HC: Court to Take up Matter Referred to Arbitral Tribunal if Urgency Occurs  ||  Guj. HC: Asking Unknown Woman her Name, Address Doesn’t Constitute Sexual Harassment  ||  SC: In Cases of Long Incarceration, Watali Judgement Cannot be Cited as a Precedent  ||  Kerala HC: BNSS to be Applicable in all Criminal Appeals after 1st July, 2024    

SC Issues Notice in Amazon Plea Challeging Delhi HC Stay on Future-Reliance Retail Stake Sale - (22 Feb 2021)

ARBITRATION

Supreme Court has issued notice in the plea by Amazon challenging Delhi High Court's stay on the implementation of its own order passed by the Single Judge bench of Justice Midha, which had directed status quo order on the Future - Reliance retail stake sale deal of nearly Rs. 25000 crore.

Tags : SUPREME COURT HAS ISSUED NOTICE IN THE PLEA BY AMAZON CHALLENGING DELHI HIGH COURT'S STAY ON THE IMPLEMENTATION OF ITS OWN ORDER PASSED BY THE SINGLE JUDGE BENCH OF JUSTICE MIDHA   WHICH HAD DIRECTED STATUS QUO ORDER ON THE FUTURE - RELIANCE RETAIL STAKE SALE DEAL OF NEARLY RS. 25000 CRORE.  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved