Raj. HC: Can’t Challenge Successful Transfer Petition Before DC by Filing Another Transfer Petition  ||  Delhi High Court: Can Include Non-Signatories in Arbitration Beyond Group Company Ties  ||  All. HC: Decision of Continuation or Termination of Pregnancy is Up to the Woman  ||  All. HC: To Prove Cruelty Meted Out To Mother, Unrebutted Evidence of Minor Daughter Sufficient  ||  MP HC: If Alternate Remedy Available, Petitions Directing Police to Register FIR Not Maintainable  ||  MP High Court: Minor Denied Permission to Terminate 28-Week Pregnancy  ||  Delhi High Court: BCI Directed to Decide Plea for Payment of Minimum Stipend to Junior Lawyers  ||  Delhi High Court: Fencing around Yamuna Floodplains must be Ensured  ||  Supreme Court: States Have Right to Levy Tax on Mineral Rights  ||  Kerala High Court: Publication of Justice Hema Commission Report, Stayed    

Delhi HC Directs Social Media Platforms to Remove Weblinks of Offending Article Against Judge - (21 Nov 2018)

Delhi High Court has directed two social media platforms to block the weblinks of an offending article levelling scandalous allegations against a high court judge.

Tags : DELHI HIGH COURT   SCANDALOUS ALLEGATIONS JUDGE   REMOVAL OF WEB LINKS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved