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    

Patrons of Accused Still Outside CBI Net, Says Vyapam Whistle Blower - (29 Nov 2017)

Patrons of Accused Still Outside CBI Net, Says Vyapam Whistle Blower

Tags : RAI ON THURSDAY FILED   IN THE CBI COURT   APPLICATIONS OPPOSING ANTICIPATORY BAIL PLEAS OF SN VIJAYWARGIYA OF PEOPLE'S MEDICAL COLLEGE   NM SRIVASTAVA   THE THEN JOINT DIRECTOR IN THE MEDICAL EDUCATION DEPARTMENT   AND AJAY GOENKA OF CHIRAYU MEDICAL COLLEGE BESIDES AN OFFICIAL OF PEOPLE'S MEDICAL COLLEGE.  

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