Karnataka HC: Aim of Preventive Detention is to Ensure Peace in Society  ||  Ker. HC: Second Opinion to Determine Authenticity of Disability Certificate Can be Sought by MACT  ||  Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property  ||  SC: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Karnataka HC: State Directed to Sensitise Police Officers to Register FIR Under BNS and Not IPC    

No Mining Within 10 Km Radius of National Parks Sans Clearance: Uttarakhand HC - (22 Jun 2018)

Uttarakhand High Court has directed the State Government to ensure that no mining is being undertaken within 10 km from boundaries of national wildlife parks in the State without the approval of the National Wildlife Board.

Tags : UTTARAKHAND HIGH COURT   MINING  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved