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Delhi HC Raps UP Police for Complete Forgery of Documents of Arrest of 2 Individuals  ||  Kerala High Court Extends Validity of All Interim Orders Till February 21 Amid COVID-19 Surge  ||  Supreme Court Grants Protection from Arrest to Poonam Pandey in Porn Films Racket Case  ||  P&H HC Grants Bail to Man Accused of Offence Prima Facie Less Serious Than Co-Accused  ||  Madras HC Refuses to Quash Public Auction of Lease for Fishing Rights in Periyakulam  ||  Gujarat HC Seeks Assurance from CBDT on Problems of Assessees Unable to File Tax returns  ||  Calcutta HC Seeks Reponse on PIL to Ensure Garlanding of Netaji’s Statue on January 23  ||  Supreme Court: Subordinate Legislation in Form of Statutory Rules is Law  ||  SC Issues Contempt Notices to Officials of State of Bihar for Non Compliance with Previous Orders  ||  SC: Disqualification u/s 29A (h) IBC Will Stand Attracted on Mere Invocation of Personal Guarantee    

Judgement

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