Cal. HC: Applications Related to ICA Can be Entertained by Single Judge of Commercial Division  ||  Bom. HC: Stock Broker Can’t be Booked for Duping Shareholders Only for Forwarding Whatsapp Messages  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: Delhi Govt. Directed to Implement Hybrid Courts Project on Priority Basis  ||  SC: Dispute regarding Discharge of Contract is Arbitrable as per Arbitration Agreement  ||  SC: Second Sale Deed Can’t be Executed Over Same Plot while First Sale Deed is Pending Registration  ||  SC: Necessary to Create Machinery to Verify Felling of Trees According to Court’s Direction  ||  SC: Executive Decision Previously Taken Can be Withdrawn for Larger Public Interest  ||  Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials    

Delhi HC Permits NHRC to Intervene in Hashimpura Massacre Case - (14 Dec 2015)

Delhi High Court has allowed National Human Rights Commission (NHRC) to intervene in appeals filed by victims of Hashimpura massacre of 1987, in which a trial court had acquitted 16 Provincial Armed Constabulary (PAC) personnel on March 21 this year.

Tags : DELHI HIGH COURT   NATIONAL HUMAN RIGHTS COMMISSION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved