Ker. HC: Independent Evidence of Accomplice Sufficient in Itself to Sustain Conviction  ||  Del HC: Nodal Authority Appointed for Drafting Procedure to Prevent Tree Felling in North Campus, DU  ||  Ker. HC: Baseless Apprehensions That Lawyer Will Act Illegally Should Not be Made by Courts  ||  Mobile e-Sewa Kendra on Bharat Benz Minibus Launched by Kerala High Court  ||  Kar. HC: Service Charge Cap on App-Based Auto Rides Upheld  ||  Plea by Moti Mahal in Delhi High Court for Cancellation of Daryaganj Restaurant’s Trademark  ||  Allahabad HC: Police Officials Duty Bound to Produce Accused Before Court  ||  Kerala High Court: Court Granting Bail Can Cancel it, if Conditions are Violated  ||  Cal HC: Death to be Presumed of Employee Untraceable for 7 Years, Heirs Entitled to Terminal Benefit  ||  Bom. HC: One-Week Bail Granted to Life Convict to Appear in Entrance Test    

Bombay High Court upholds BCCI’s age determination test- (High Court of Bombay) (18 Nov 2015)

Civil

While public documents provide a right to vote, travel and open bank accounts, they may not be sufficient to permit playing cricket. A Division Bench of the Bombay High Court mallet-ed home the point “Chronological of birth through public documents cannot provide absolute right for selection in a sports activity”. It refused to interfere with the Board of Cricket Control rules that require a bone test for those aspiring to play in Under-16 (or other age restricted) tournaments.

In an earlier decision, the Delhi High Court had ruled that bone tests for age determination of players for all Under-16 tournaments were not arbitrary, unreasonable or discriminatory. It had noted that the tests, relied on as a method to avoid discrimination between players had been used for several years and the Petitioners in that case had acceded to the same. MANU/DE/3210/2015

Tags : CRICKET   AGE DETERMINATION   BONE   TEST  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved