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Madras HC: Women Residing in India Temporarily, OCI Cardholders Entitled to Relief Under DV Act  ||  SC: Upto Parliament to Decide Whether to Allow Candidates to Contest from Two Seats  ||  Del. HC to Tihar Medical Superintendent: Ensure Efficient Medical Treatment of Former PFI Chairman  ||  Delhi HC: No Custom Duty Exemption Allowed if Aircraft Imported for Private Purposes  ||  SC: W.P Shouldn’t be Dismissed on Ground of Alternative Remedies When Question of Law Raised  ||  Madras HC Orders Shutdown of Fake Websites Misleading Devotees  ||  Delhi HC on Depleting Forest Cover: We Should Leave Something for Future Generations  ||  Delhi HC: Final Orders of AFT Can Be Challenged Before High Court  ||  Cal. HC Upholds Order Disallowing Murder Accused from Rejoining Home Guard Service  ||  Bom HC: Can’t Direct State to Make Degree Holder Eligible When Rule Say Only Diploma Holder Eligible    

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