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Balaji, Chennai
Real Estate & Construction
Real Estate - Other

I have a ganapathy idol in my home front compound wall. this is used by passer by and people worship with pooja on specific days of the week. I want to know of any legal way to protect my land area in future if some public petitions it for a temple construction. what need to be done on my side for legal coverage.?

I have a ganapathy idol in my home front compound wall. this is used by passer by and I worship with pooja on specific days of the week where general public join. I want to know of any legal way to protect my land area in future if some public petiti..Readmore


Ajay jain, Kanpur
Family & Divorce
Domestic violence

What should?

What precaution should take if there is wife threat that she will file fake case of domestic voilance and send you to jail...Readmore


ABHAY srivastava, Kanpur
Family & Divorce
Child Custody

My brother's wife moved to her maternal home along with all jewelry,clothes and with 6 years old girl child.my brother is planning to divorce her due to her quarreling nature.?

After divorce,who will get the custody of girl child ?my brother or her wife?..Readmore


Bijay, Jharsuguda
Family & Divorce
Dowry harassment

My brother wife has filed the 498A case directly in Court,,,we didn't get any summon from Court till now,, should we take anticipatory bail in advance???

My brother wife has filed the 498A case directly in Court,,,we didn't get any summon from Court till now,, should we take anticipatory bail in advance??..Readmore


SHIV KUMAR, Rohtak
Civil
Landlord/Tenant

EITHER THE SHOP MAY GOT VACATE OR MAY GO IN THE CUSTODY OF MUNICIPAL COMMITTEE ?

A Shop was allotted before 20-22 years to the undersigned by Municipal Committee, Haryana on monthly depositing of Rs. 600/= per month, which at present is Rs.800/= per month. The Shop has been issued in my name. Before 8-10 years, on faith / trust o..Readmore


SHIV KUMAR, Rohtak
Civil
Landlord/Tenant

HOW TO VACATE THE SHOP ?

A Shop was allotted before 20-22 years to the undersigned by Municipal Committee, Haryana on monthly depositing of Rs. 600/= per month, which at present is Rs.800/= per month. The Shop has been issued in my name. Before 8-10 years, on faith / trust o..Readmore


Sonal saraswat, Agra
Employment, Labor & Service
Labour-Other

Regarding payment of wages by government.?

Sir I am a government teacher working in a school .Government has not paid us our monthly salary alongwith other employees citing budget shortage.It has been more than 4 months that we have not been paid salary inspite of giving notices through our..Readmore


Rajesh Joshi, Mumbai
Consumer,Product&Service Liability
Medical Negligence

Need advice in medical negligence case in NCDRC?

In Balendra Kumar vs Ministry Of Labour & Employment on 20 April, 2017 central information commission has given its decision that file not traceable cannot be a valid reason for not providing information under RTI act. I want to know whether I ca..Readmore


Rajesh Joshi, Mumbai
Consumer,Product&Service Liability
Medical Negligence

Online doctors opinion in medical negligence case.?

I want to know if I can produce online doctor’s opinion from medical website in medical negligence case pertaining to the procedure to be followed before going for an operation? There is any precedence wherein NCDRC or Hon’ble Supreme Court has a..Readmore


Nitin Saple, Mumbai
Consumer,Product&Service Liability
Medical Negligence

Fresh complaint in medical negligence case.?

Hon’ble Supreme Court of India has held in Om Prakash Singh v. State of Bihar CRIMINAL APPEAL NO.857 OF 2018 (Arising from SLP(Crl.) No.387/2018) that Second Complaint is Maintainable If There Is Discovery Of New Fact After Disposal Of First Compla..Readmore


Lal Sahab Mishra, New Delhi
Real Estate & Construction
Real Estate - Other

Problem in getting refund of land purchase?

In my case the land developer has exceeded the originally proposed schedule and also he has changed the originally proposed location. I have chosen not to proceed with the purchase and have sought refund of the amount paid however the seller is makin..Readmore


Gloria Sanchez, Agra
Medical, Pharma & Healthcare
Defective Drugs

Blood stained pills?

I would like to know if I can sue Walmart pharmacy for giving me a prescription drug (pills) with blood stains on them??..Readmore


vijaykumar d pandya, Junagadh
Civil
Civil-Other

how on l line board works?

i wish to know how on line board works like prioritywise,how manytime listedwise, senior citizen prioritywise, or other way?..Readmore


Ajit khimsura, Chennai
Banking & Finance
Finance

Reg mortgage?

How can a mortgage property to be registered in the name of the lender...Readmore


Sourav roy, Bangalore
Family & Divorce
Child Custody

Child visitation rights?

My child lives with his mother in a different city. His mother is not letting me meet him for many months....ever since i had a healrh issue early last year. Please advise about my rights in such a situation..Readmore


Rajdeep bhattacharya, Gurgaon
Real Estate & Construction
Property Law

Builder not giving bungalow and not responding also after payment was made in 2015.?

I had booked a bungalow in dharuheda (Gurgaon) in a project by Parshwanath developers.initial payment of almost 10 lac was made but after that there was no development in the property.I have written several mails etc to them but unfortunately they di..Readmore


bhuvaneswari, Bangalore
Contract & Drafting
Contract-Others

Will Deed Schedule?

How can I mention the schedule of an apartment in a Will Deed? Do I have to include the (1)Description of entire Property, (2) description of undivided interest and then (3) Description of apartment? ..Readmore


Om Prakash Chhabra , Bangalore
Taxation
GST matters

GST EXEMPTION ON MAINTENANCE?

RECENTLY GST EXEMPTION ON MAINTENANCE OF APARTMENT WAS RAISED TO 7500/- EFECTIVE 25.01.18. IS THIS EXEPTION ONLY FOR RWA’s OR FOR BUILDERS ALSO WHERE STILL NO RWA IS FORMED? MY BUILDER IS STILL CHARGING GST 18% ON MUCH LOWER AMOUNTS EVEN SAYING..Readmore


H.R.Kadam, Bangalore
Employment, Labor & Service
Labour-Other

Termination of Service?

Was working as a Chief Medical Officer in a Charitable Hospital registered under the Societies Act for the past 9 years. I was given termination letter for my service , without any notice or any explanation called for. I have not acknowledged the no..Readmore


Ashwin Kumar, Bangalore
Employment, Labor & Service
Labour-Other

Termination?

Was working in a charitable hospital as a Chief Medical Officer for the past 8 years, registered under Societies Act .Without any notice given or any explanation called for, I was given termination letter , for which I have not acknowledged. Please ..Readmore


Ashwin Kumar, Bangalore
Employment, Labor & Service
Labour law

Was Working as a Medical Officer in Charitable hospital?

Was working as a Medical officer in a charitable hospital since 8 years. Terminated from service without any reason nor given notice for termination. How do we proceed ?..Readmore


Mohan M N , Bangalore
Contract & Drafting
Employment contract

Non compete Agreement?

My first employer has sued me and my last employer claiming the breach of non-competence, confidentiality and non-solicitation agreement. The court notice was not served to me, but from my last employer I came to know about the lawsuit. How should I ..Readmore


S k agrawal, Kolkata
Commercial, Business & Industry
Commercial Law

Name change?

I want to change my name from Ashok Kumar tanti to Ashok Tayal. I have passport also and working person. PL let me know the formalities.I am general category and do not want any govt. Benefits...Readmore


Sharma, Ranchi
Criminal Law
Cheque Bounce

Cheque payment stopped by drawer?

Sir My cheque payment is stopped by drawer . this cheque is given as a proof of money that borrowing for some time but after a long my money don't returned . ..Readmore


Karan Singh, New Delhi
Civil
House rent control

How to represent father in court he is a paralysis patient now?

My father constructed a house in 1998. and left about 5 feet of place on the backside of my house due to vaastu. The person who is constructed house on our backside moved into our site. We make a petition in the court in the name of my father. but he..Readmore


Rajesh Joshi, Mumbai
Consumer,Product&Service Liability
National Consumer Matters

Petition for early hearing in medical negligence case.?

Which is the right time to file an early hearing request petition in a medical negligence case? Whether it should be filed when the paper procedure is going on like filing rejoinder, affidavit in support of evidence, interrogatory, exchange of papers..Readmore


Nitin Saple, Mumbai
Consumer,Product&Service Liability
National Consumer Matters

Consumer Protection (Non Advocate) Regulation Act 2014 formed by NCDRC.?

I want to know as per consumer protection (non advocate) regulation act 2014 formed by NCDRC, if an advocate has taken accreditation of any state consumer forum on that basis can he appear in National consumer forum?..Readmore


Shekharendu chatterjee, Bhagalpur
Non Resident Indian (NRIs)
NRI Matters

Can a American citizen born in India sell/transfer property to other in india?

MRI property in India..Readmore


Durga Rao Chilukuri, West Godavari
Civil
Property litigation

Regarding changes in the division of residential land between owners.?

Dear sir/madam, Near about 800 sq. yards of residential site was purchased from a a person by three sisters 15 years ago and the person who sold the site registered the land portions separately in each one's name. However, we would like to re-allo..Readmore


Rajesh, Mumbai
Consumer,Product&Service Liability
National Consumer Matters

Early hearing of medical negligence case in NCDRC?

Hello Sir, I am physically challenged person by birth and I have filed a medical negligence case in NCDRC which is pending from long time, I want to know if I can ask for an early hearing and disposal of my case in NCDRC, there is any provision in..Readmore


Maulin Shah, Panch Mahals
Taxation
GST matters

Reverse Charge Mechanism?

My client is trading of T\Tax free agricultural product. i.e. Paddy In this case if he pay Transport charges. In this case Reverse charge applicable or not on transport charges?..Readmore


Apar Singh Bindra , Ludhiana
Consumer,Product&Service Liability
District Consumer Matters

Off loaded from flight ?

I was off loaded from the British Airways flight from British Airways flight on 23rd November. I Had valid ticket from New Delhi to New York. I am Permanent Resident of USA holding Green Card. My Green Card was initially valid till 24th October 2017 ..Readmore


SANJEEV KUMAR, Central Delhi
Criminal Law
Criminal-Other

Fate of a Complaint Case filed under 156(3) for an offence of 506 IPC.?

A Compliant of 156(3) was filed by my mother- I was summoned by the court for an offence U/s 506 IPC. During the pendency of trial complaint died before framing of charge. Accused could not get the opportunity to cross-examine the complainant. Howeve..Readmore


Anita Sehgal, Vizag
Civil
Revenue Matter

Property Acquired by Govt. without consent and no comp?

Our property has been acquired by Govt. without our consent and they have missed our name as well. Our name is not there in the govt. documents. The revenue deptt. told the funds have been submitted in the court. How to claim the compensation. Please..Readmore


Philipnary, Mumbai
Employment, Labor & Service
Labour-Other

Arrears of salary payable to a resigned employee?

I resigned from a co op bank when only 14 months due for my retirement on health grounds in may 17.our MOS was due since july13 & the new MOS was signed in Oct 17.. As per the clause in MOS ,resigned employee is not eligible to get arrears of salary..Readmore


Suresh kumar, Rohtak
Motor Vehicles
Motor Vehicles Insurance Claims

Whether sitting of one extra person in the truck comes under violation of limitations as to use?

Dear Sir, My truck was covered under comprehensive policy with Sri Ram General Insurance Co. Ltd. & this truck met with accident last year. Apart from Driver & Cleaner[helper], one more person was in the truck i.e total th..Readmore


Sridhar, Ernakulam
IP, Trademark & Copyright
IP Advisory & Opinions

Research study data protection?

I am the principal investigator of a reasearch study funded by the Department of Science and Technology. The study was completed and the paper was published. It has now come to my notice that there are people around me who wants to use the data I had..Readmore


Vishvajeet goswami, Tikamgarh
Criminal Law
Criminal-Other

Section of Environmental Pollution Act 1986 so sentence and imprisonment under 19 15 16?

Section of Environmental Pollution Act 1986 so sentence and imprisonment under 19 15 16..Readmore


thota jagadish babu, Hyderabad
Family & Divorce
Family Counselling

my brother-in-law's secret relationship?

i doubt my brother-in-law has a secret relationship even before marriage and he is continuing it still.How to break their relationship and save my sister...Readmore


SHIV KUMAR, Bhiwani
Civil
Landlord/Tenant

WHICH TYPE OF NOTICE TO BE GIVEN FOR VACATING OF THE SHOP?

Dear Sir, A shop was allotted by Municipal Committee before 13-14 years on rental basis[ monthly rent about Rs.800/= per month]. Before 7-8 years, a known fellow of me asked me to use the shop for six months. As my shop was em..Readmore


Jaswinder Singh, New Delhi
Civil
Landlord/Tenant

Things to see while executing leasse agreement ?

Hi,,, we want to hire an office space for approximate 03 years period time,,, please guide about the documents/things/formalities to keep in mind while executing Lease Agreement ..Readmore


piyush, Ajmer
Family & Divorce
Dowry harassment

Basic inquiry required?

what is dowry ? and what we can do for dowry harassment ? (Hindu Religion)..Readmore


Gururaj , Hyderabad
Employment, Labor & Service
Service Matter

Protection for the employees from management ?

My manager tortures me interms of productivity and speaks very rudely and commanding for which I do not have a proof how can I be helped here ..Readmore


SHIV KUMAR, Bhiwani
Civil
Landlord/Tenant

HOW TO VACATE THE SHOP?

Dear Sir, A shop was allotted by Municipal Committee before 13-14 years on rental basis[ monthly rent about Rs.800/= per month]. Before 7-8 years, a known fellow of me asked me to use the shop for six months. As my shop was em..Readmore


Prakashanagar,, Bangalore
Civil
Civil-Other

Injuction order for the agriculture land?

I have Agriculture land and neighbours trying to encroaching and disturbing for peaceful enjoyment and possession and therefore given the police compliant, whereas, the police sub inspector asking to obtain the Injuction order and then put the fencin..Readmore


AISHA BANSAL, Sambalpur
Miscellaneous
Miscellaneous-Other

RIGHT TO INFORMATION ?

CAN PERSONAL INFORMATION OF A LEADER LIKE INCOME TAX RETURNS BE OBTAINED UNDER RIGHT TO INFORMATION? ..Readmore


Gowda, Bangalore
Family & Divorce
Family Dispute

How to deal with case if wife filed case under section 341 against me?

How to deal with case if wife filed case under section 341 against me..Readmore


Shiv Kumar, Bhiwani
Civil
Landlord/Tenant

how to vacant the shop?

a shop was alloted to me on rent basis by municipal comittee. A person requested to use the shop only for six months & nothing in writing was given by me to him. After six months he started collecting the rent slips from the municipal committee by de..Readmore


Jiby G J, Ernakulam
Civil
Banking Matters

A?

All types of civil matters attended. Like specific performance, banking matters, motor accident cases, family matters, cargo damage cases etc...Readmore


piyush anand, Patna
Civil
Partition

regarding 2005 amendment in hindu succession act?

sir, I am a hindu and i want to know women born before and married before can also lawfully claim for partition in joint family property...Readmore


S SRINIVAS, Hyderabad
Employment, Labor & Service
Labour-Other

ESTABLISHMENT?

Employer threatening to pay Rs.5 lacs stating the client involved in cheatng the company by giving one project to others, and telling he is having audio recording evidence...Readmore


anirban Mukherjee, Durg
Civil
Civil-Other

divorce after getting decree of judicial separation?

divorce after getting decree of judicial separation..Readmore


Nimisha Sharma , Bareilly
Family & Divorce
Domestic violence

Make your woman torture and rape cases ?

Woman torture hare and rape cases for city ..Readmore


Rakesh Sharma, North Delhi
Civil
Property litigation

Civil?

Property sold to me by cheating and fraud?..Readmore


Bharat, Surat
Arbitration & ADR
Arbitration - Domestic

What is arbitration?

What is arbitration and action under arbitration..Readmore


Ravi, Bangalore
Arbitration & ADR
Arbitration - Domestic

Car rental company not returning security deposit?

Car rental company not returning security deposit..Readmore




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