Del. HC: Obtaining of Voice Samples of Accused Must be in Compliance with Telegraph Act  ||  P&H HC: Peaceful Protest is Not a Penal Offence Under Section 188 IPC  ||  All HC: AO Must Consider Form 10 u/s 17 Supplied After Limitation But Before Assessment is Completed  ||  Ker. HC Issues Guidelines on Handling Digital Evidence Containing Sexually Explicit Materials  ||  Del. HC: Cyber Crimes Dissuade Aspirations of Advanced 'Digital Bharat'  ||  Del. HC: Suspension of Entity Can’t be Continued Indefinitely  ||  Del. HC: Woman Can be 'Karta' of HUF  ||  SC: Court Can’t Impose Bail Condition that Husband Must Resume Conjugal Life with Wife  ||  SC Takes Suo Moto Cognizance of Cal. HC Judgment that Adviced Adolescents on Sexual Behavior  ||  JKL HC: Court Can’t be Guided by Personal Law While Deciding Apportionment of Compensation    

Aadhaar: Supreme Court Suggests ‘Less Invasive’ IDs - (22 Mar 2018)

Supreme Court has asked the Centre how it was planning to deal with financial exclusion of the weak if they failed to identify themselves using Aadhaar cards.

Tags : SUPREME COURT   AADHAAR  

Share :        

Disclaimer | Copyright 2023 - All Rights Reserved