Ker. HC: Modern Outlook and Break from Colonial Past is Required from the Police  ||  Kar. HC: Property Purchased in Auction Can’t be Denied Regi. on Grounds That IT Dues are Pending  ||  SC Answers Whether Person Awarded Monetary Comp. But Hasn’t Received it Can File Appeal as Indigent  ||  Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act    

Punjab and Haryana HC Passes Slew of Directions to Ensure Road Safety and Traffic Management - (23 Jan 2020)

CONSTITUTION

Punjab and Haryana High Court has passed a slew of directions to ensure road safety and traffic management in the Union Territory of Chandigarh, holding that "access to roads" is a Fundamental Right.

Tags : PUNJAB AND HARYANA HIGH COURT   ACCESS TO ROADS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved