Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Gau. HC: Party Can Invoke Arbitration Despite Alternative Remedy Available Under RERA Act  ||  Mad. HC: Sexual Harassment at Workplace a ‘Continuing Offence’ If Causes Constant Trauma and Fear  ||  Delhi High Court: U/S 9 of Arbitration and Conciliation Act, 1996, Scope of Inquiry is Limited  ||  Meghalaya High Court: Bail Plea Rejected Despite Delay in Trial  ||  Pat. HC: After Commen. of Trial, Amen. of Pleadings Allowed if Required to Arrive at Just Conclusion  ||  Gau. HC: If Delay in Filing Matri. Appeal Not Satisfactorily Expl., Bar Against Remarriage Not Applic  ||  Bombay High Court: Release of Film "Shaadi Ke Director Karan Aur Johar" Restrained  ||  Mad. HC: Separate Norms for Transgender Persons in Employment and Education    

#Aadhaar: Punjab & Haryana HC Directs Subordinate Courts to Record Aadhaar Number of Parties - (02 Aug 2017)

Punjab and Haryana High Court has directed all District and Sessions Judges in the States of Punjab, Haryana and Chandigarh to record Aadhaar numbers of parties while entering cases in Case Information System 2.0.

Tags : PUNJAB AND HARYANA HIGH COURT   AADHAAR NUMBER  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved