Kar. HC: NOC from Landlord for Renewing Trade License of Leased Property Can’t be Insisted by BBMP  ||  Karnataka HC: Can’t Direct Husband With 75% Disability to Pay Maintenance to Wife  ||  SC: To Use Accused’s State. on Fact Discovery, Prose. Needs to Establish That No One Knew About it  ||  Bom HC: Pre-Condition of Complaint Can’t be Insisted by Hospitals to Provide Care to Pregnant Minor  ||  Delhi High Court Directs Delhi Govt. to Pay Rs. 738 Cr to MCD for Payment of Outstanding Dues  ||  Supreme Court: Jurisdiction of HC Under Article 226 Explained When Alternate Remedies Available  ||  Del HC: Abetm. of Suicide’s Trial Can’t Solely be Based on Mention of Person's Name in Suicide Note  ||  CESTAT: No Service Tax to be Levied on Flats Construc. Prior To 01.07.2010 Having Less Than 12 Flats  ||  Bombay High Court: Can’t Use Senior Citizenship Act as Machinery to Settle Property Disputes  ||  Delhi High Court: Not Compulsory to Use the Word ‘Seat’ in an Arbitration Clause    

Meghalaya High Court Orders Add CS to Head Panel to Check CBI Report on 2009 Education Job Scam - (08 Jul 2019)

CRIMINAL

Meghalaya High Court has directed that the state additional chief secretary (Add CS) in charge of the political department will head a panel formed to examine a CBI report on the 2009 education job scam as the incumbent chief secretary PS Thangkhiew has been named an accused in it. Further the court has also granted six months' extension to the committee for taking a final decision on the CBI report.

Tags : MEGHALAYA HIGH COURT   EDUCATION SCAM  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved