Ker. HC: Modern Outlook and Break from Colonial Past is Required from the Police  ||  Kar. HC: Property Purchased in Auction Can’t be Denied Regi. on Grounds That IT Dues are Pending  ||  SC Answers Whether Person Awarded Monetary Comp. But Hasn’t Received it Can File Appeal as Indigent  ||  Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act    

NGT Directs States to Check Crop Burning - (05 Nov 2015)

National Green Tribunal (NGT) has asked Punjab, Haryana, Uttar Pradesh, Rajasthan and Delhi to notify steps to check pollution on account of crop burning by farmers in these areas and imposed fines on farmers indulging in such activities.

Tags : NATIONAL GREEN TRIBUNAL   UNJAB   HARYANA   UTTAR PRADESH   RAJASTHAN AND DELHI   CROP BURNING  

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