Newsline Issue Date: 13 November 2017
No Harm In Pictorial Warnings For Tobacco Products: Supreme Court  ||  Supreme Court Orders Execution of Sale Deed for Unitech Land  ||  Supreme Court Declines Interference in Journalists’ Plea for Opening Media Room in Kerala HC  ||  People, Not Industries, Are More Important: Supreme Court  ||  Use of Similar/Deceptively Similar Trade Name is Not Infringement: Delhi High Court  ||  Consent Not A Defence For Offences Under POCSO Act: Kerala High Court  ||  GST: Madhya Pradesh HC Directs State Tax Dept to Remove Check Posts  ||  Mushroom is An ‘Agricultural Product’, No Tax on its Production: ITAT  ||  No Legal Bar on Indian LLP Merging With Indian Firm, Says NCLT  ||  How to Tackle No Action by States in Cases of Cow Vigilantism? Supreme Court to Tell Tomorrow