Tel. HC: Constitutional Validity of Section 38(2) of RP Act and Rule 5.7.1 of ECI’s Handbook Upheld  ||  MP HC: Power Exercised u/s 319 of CrPC Must Come Before Acquittal Order in Case of Joint Result  ||  Del. HC: Order of CIC Directing CBDT to Give Information Regarding Ram Janmabhoomi Trust Set Aside  ||  Ker HC: In Non-Performance of Agreement, Buyer to Get Charge Over Property For Paying Purchase Price  ||  Rajasthan High Court: Reinstate Ayurvedic Doctors Who Haven’t Attained 62 Years of Age  ||  Rajasthan High Court: Accrual Time For Taxing Income to Be Postponed Till Dispute’s Adjudication  ||  Supreme Court: Distributor Not An Agent But An Independent Contractor  ||  Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics    

Gujarat HC Introduces E-Filing, Video-Conferencing - (23 Mar 2020)

CIVIL

Gujarat High Court has stated that no fresh filing of plea in physical form would be accepted from 23rd March, 2020. The Court has further clarified that the matters which have already been presented in the Registry, and in which mention for urgency is accepted during this crisis period, no soft copy would be required and the arguments would be held through video conferencing only.

Tags : GUJARAT HIGH COURT   E-FILING   VIDEO-CONFERENCING  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved