Kerala High Court: E-Toilets to be Build for Flood Affected Tribal Families  ||  Amalgamation of Air Asia With Air India Express Approved by NCLT  ||  SC: Accused Refusing to Undergo Medical Examination Amounts to Non-Cooperation With Investigation  ||  Ker. HC: Power Under Section 216 of CrPC Can be Exercised by the Court at Any Time Before Judgement  ||  IIAC (Conduct of Micro and Small Enterprises Arbitration) Regulations, 2024 Issued by IIAC  ||  Mad. HC: State Bound to Take Care of Adults With Mental Health Illness and No Family Support  ||  Mad. HC: State Bound to Take Care of Adults With Mental Health Illness and No Family Support  ||  Ker HC: Min. of Animal Husbandry to Consider Objections to Ban on ‘Dangerous & Ferocious’ Dog Breeds  ||  Madras High Court: Important to Send Out Message That Courts Shouldn’t be Taken for Granted  ||  Insolvency Proceedings Initiated Against Himalayan Mineral Water by NCLT    

Manipur High Court Quashes 2016 MPSC Examination - (22 Oct 2019)

SERVICE

Manipur High Court has quashed the results of 2016 examination conducted by Manipur Public Service Commission and also the appointment of those recruited afterwards. The Court directed the Central Bureau of Investigation to investigate the examinations within three months.

Tags : MANIPUR HIGH COURT   MPSC EXAMINATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved