P&H HC: Bail Petition Rejected of Travel Agent Accused of Defrauding a Man for Processing Visa  ||  SC: Conviction for Stalking Quashed Due to Marriage Between Convict and Complainant  ||  All HC: S. 33-G UP Sec. Education Act a Benefi. Prov. for Teachers Serving for More Than 2 Decades  ||  All HC: SI Fixed at 6% p.a On Excess/Less Determination of Provi. Tariff Ultra Vires Electricity Act  ||  Del. HC: Entities Restrained from Infringing Personality Rights of Actor Jackie Shroff  ||  Bom HC: Authorisation to Export Necessary Even if Exporter has License to Sell Drugs for Med. Purpose  ||  Constitution Bench Judgment Not Considered, Supreme Court Recalls Judgement Passed in 2022  ||  SC: Full Ownership of Property Under S.14 (1) Can be Claimed by Hindu Woman Only if She Possesses it  ||  Supreme Court: Can’t Apply CrPC Retrospectively to Jammu & Kashmir Before 31.10.2019  ||  Mad. HC: Ritual of Devotee Rolling Over Leaves on Which Food Was Eaten by Others, Allowed    

Compat Reduces Penalty to Rs 2 cr in a Major Relief to State Insurers - (12 Dec 2016)

In a major relief to four state- run insurers namely National Insurance, New India Assurance, Oriental Insurance and United India Insurance Competition Appellate Tribunal has slashed the Rs 671 crore penalty imposed on them by CCI to a mere Rs 2 crore, saying the burden of fine will be transferred to public as these entities are owned by the Government.

Tags : COMPAT   PENALTY   STATE INSURERS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved