Del. HC: Mitsubishi Corporation Can’t Deduct TDS on The Amount Not Chargeable to Tax in India  ||  Delhi HC: Prospective Adoptive Parents Can't Demand Their Choice on Which Child to Adopt  ||  Supreme Court: Termination of Woman Nursing Officer on Grounds of Her Marriage is Unconstitutional  ||  Supreme Court: Accused Absolved of Charges Under IPC Can’t Be Charged Under UP Gangsters Act  ||  Supreme Court Quashes Judgement Released by Judge After Retirement  ||  Del. HC: Copy of Arbitration Award Must Be Given Only to The Parties And Not Their Agents/Advocates  ||  Delhi High Court: Contractual Clauses and Party’s Conduct Infer Seat of Arbitration  ||  Del HC: Party’s Agreement to Constitute Arb. Tribunal Precludes Them From Opposing Arbitrator’s App.  ||  Supreme Court: Definition of Forest Given By Godavarman Judgment Should Be Followed By States/UTs  ||  SC: Heightened Caution Must be Exercised By Police When Dispute Involves Unethical Transactions    

CLAT 2018: Supreme Court Directs NUALS to Award Compensatory Marks for Technical Glitches - (14 Jun 2018)

Supreme Court has directed National University of Advanced Legal Studies, which conducts the CLAT-2018 exam, to award compensatory marks on a pro rata basis and prepare the revised merit list by June 16.

Tags : SUPREME COURT   CLAT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved