Madras High Court Refuses to Entertain Plea Challenging Handing Over of Sceptre to Widow  ||  Mad. HC: Merely Smelling Alcohol in Breath Not Sufficient Ground to Attribute Contributory Negligence  ||  Del. HC: Central Govt.’s Circular Banning Sale and Breeding of 'Dangerous & Ferocious Dogs' Quashed  ||  Calcutta High Court: Notice Preventing Forest Dwellers from Entering Forest Lands Set Aside  ||  Del. HC: Proceed. Under SARFAESI Act and RDDB Act Can Continue Parallelly as They are Complimentary  ||  Ori. HC: Proper Infrastructure and Manpower Must be Provided by State to Forensic Labs  ||  Bom. HC: Trampoline Park in Lonavla Restrained from Using Trademark or Character of Mr. Bean  ||  Allahabad HC: In Execution Proceedings, Challenge Cannot be Made to Arbitral Award u/s 47 of CPC  ||  Mad. HC: Basic Structure of Consti. & Democracy Demolishes When Electors Gratified During Election  ||  Cal. HC: WB Government Directed to Finalise Minimum Wage of Tea Plantation Workers Within Six Weeks    

Karnataka High Court: Good Roads and Footpaths are Fundamental Rights of Citizens - (02 Aug 2019)

CONSTITUTION

Karnataka High Court has in a landmark verdict that gives major relief to citizens suffering from bad roads in Bengaluru and other parts of the State declared that the right to have reasonably good footpaths and roads is a fundamental right of citizens under Article 21 of Constitution of India, 1950.

Tags : KARNATAKA HIGH COURT   FUNDAMENTAL RIGHTS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved