Cal. HC: Applications Related to ICA Can be Entertained by Single Judge of Commercial Division  ||  Bom. HC: Stock Broker Can’t be Booked for Duping Shareholders Only for Forwarding Whatsapp Messages  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: Delhi Govt. Directed to Implement Hybrid Courts Project on Priority Basis  ||  SC: Dispute regarding Discharge of Contract is Arbitrable as per Arbitration Agreement  ||  SC: Second Sale Deed Can’t be Executed Over Same Plot while First Sale Deed is Pending Registration  ||  SC: Necessary to Create Machinery to Verify Felling of Trees According to Court’s Direction  ||  SC: Executive Decision Previously Taken Can be Withdrawn for Larger Public Interest  ||  Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials    

NHRC: Chhattisgarh Govt Guilty Of Abetting Ghastly Salwa Judum Crimes, Cover-Up Ops - (14 Nov 2017)

National Human Rights Commission has come down heavily on the Chhattisgarh government for abetting the ghastly Salwa Judum crimes in the state and turning a blind eye to severe human rights violations of the deceased persons and their families.

Tags : NATIONAL HUMAN RIGHTS COMMISSION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved