Cal. HC: Applications Related to ICA Can be Entertained by Single Judge of Commercial Division  ||  Bom. HC: Stock Broker Can’t be Booked for Duping Shareholders Only for Forwarding Whatsapp Messages  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: Delhi Govt. Directed to Implement Hybrid Courts Project on Priority Basis  ||  SC: Dispute regarding Discharge of Contract is Arbitrable as per Arbitration Agreement  ||  SC: Second Sale Deed Can’t be Executed Over Same Plot while First Sale Deed is Pending Registration  ||  SC: Necessary to Create Machinery to Verify Felling of Trees According to Court’s Direction  ||  SC: Executive Decision Previously Taken Can be Withdrawn for Larger Public Interest  ||  Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials    

Karnataka HC Asks NHAI if Farmers Can be Exempted from Paying Toll on Highways - (29 Apr 2020)

CIVIL

Karnataka High Court has asked the National Highways Authority of India (NHAI) to inform the Court whether any concession can be made available to the farmers so far as the payment of toll during the lockdown situation is concerned.

Tags : KARNATAKA HIGH COURT   PAYMENT OF TOLL   FARMERS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved