Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque  ||  Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship    

NGT to Pollution Boards: Review Setting Up and Expansion of Industries in Polluted Areas - (21 Nov 2019)

ENVIRONMENT

National Green Tribunal has directed the Central Pollution Control Board to revise its mechanism for setting up of new industrial units and also expansion activities in critically polluted areas. The Tribunal also warned that it will take "coercive action" against the heads of State Pollution Control Boards for failing to take concrete action against violators.

Tags : NGT   POLLUTION BOARDS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved