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    

Provide Changing Rooms and Toilets on Major Ganga Ghats: Uttarakhand High Court - (05 Nov 2018)

Uttarakhand High Court has directed the Haridwar Municipal Corporation to provide 100 changing rooms and construct 300 toilets at Har Ki Paudi area and other major ghats of river Ganga.

Tags : UTTARAKHAND HIGH COURT   GANGA GHATS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved