Report on Lack of AC, Drinking Water and WiFi at DU Law Faculty Sought by Delhi High Court  ||  All. HC: DCP Pulled Up for Directing Further Investigation Without Leave of the Magistrate  ||  Kerala HC: Husband Acquitted u/s 304B IPC Can be Held Guilty u/s 498A IPC if Facts Permit  ||  Karnataka Prohibition of Violence Against Advocates Act, 2023 Comes Into Effect From 10th June, 2024  ||  Karnataka HC: PIL Seeking Declaration that Temples are Not Public Authorities, Dismissed  ||  Bom. HC: Karan Johar Files Suit Against Makers of the Film “Shaadi Ke Director Karan Aur Johar”  ||  Mad. HC: Bar Associations to Pay 15000 to 20,000 to Junior Lawyers Practicing in State  ||  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    

Telangana High Court Makes Lord Venkateswara a Respondent in Public Interest Litigation - (21 Jan 2020)

CIVIL

Telangana High Court has made Lord Venkateswara a Respondent in a Public Interest Litigation which questioned the construction of a temple in a park. The Court has warned the temple committee that if they fail to provide necessary permissions, the temple would be liable to be declared illegal and subsequently, demolished.

Tags : TELANGANA HIGH COURT   LORD VENKATESWARA   PARTY IN PUBLIC INTEREST LITIGATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved