All. HC: Police Protection Ordered for a Man Involved in a Live-in Relationship With a Transwoman  ||  Del. HC: Donor/Recipient to be Informed Via WhatsApp/Email about Deficie. in Organ Transplant Docs.  ||  All. HC: Juris. While Dealing With S.34 App. Can’t be Disputed by Party Filing S.9 App. in One Court  ||  SC: Can’t Deny Permanent Status to Workmen Who Worked Without Interruption for 480 Days in 24 Months  ||  SC: Jharkhand CM Hemant Soren's Withdraws Petition Challenging His Arrest by ED  ||  Del. HC Quashes Order Upholding Arbitral Award Directing SpiceJet to Pay ?270 Cr. to Kalanithi Maran  ||  Ker. HC: Right of Accused to Seek Speedy Testing of Seized Drugs/Substances Under NDPS Rules, 2022  ||  P&H HC: Conviction of Wife for Killing Minor Son Amounts to Cruelty; Grant of Divorce Upheld  ||  Supreme Court: If the Presence of Litigant is Required, Courts Should Allow Them to Appear Virtually  ||  SC: PwD Allowed to Attend Interview if They Have Got Minimum Marks Prescribed For SC/ST Categories    

High Court of Andhra Pradesh Gets Notified to Function at Amaravati From 1st January, 2019 - (27 Dec 2018)

President Ram Nath Kovind has issued notifications for creation of a separate high court for Andhra Pradesh which will start functioning from January 1, 2019 from Amravati, this will bifurcate Court of Judicature at Hyderabad into the High Court of Telangana and High Court of Andhra Pradesh.

Tags : ANDHRA PRADESH HIGH COURT   AMARAVATI  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved