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    

Delhi HC: Parents Can Approach Directorate of Education if Schools Charge Consolidated Fees - (22 Apr 2020)

EDUCATION

Delhi High Court has ordered that the parents can approach the Directorate of Education if they are aggrieved by any school charging consolidated fees during the lockdown period. The Court however noted that charging of tuition fee is justified as the same is utilised in paying salaries to the teaching staff and organising online classes.

Tags : DELHI HIGH COURT   CONSOLIDATED FEES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved