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    

Supreme Court: Schools, Colleges Funded by Government Come under Right to Information - (18 Sep 2019)

RIGHT TO INFORMATION

Supreme Court has observed that schools, colleges and non-profits funded substantially by the Government will come under the Right to Information Act, 2005. The Court said that, “Whether the funding is direct or indirect, like land at discounted rate, they are bound to give information to the citizens under the Information Act. Such institutions come under public authority and transparency in public dealings and "probity in public life requires this interpretation".

Tags : SUPREME COURT   RIGHT TO EDUCATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved