Petition Seeking Three Year LL.B Course After 12th Standard, Refused by Supreme Court  ||  SC: Sessions Judge has Power to Issue Process Against Accused in Offences Under IBC, 2016  ||  Principles to be Followed by Appellate Court While Reversing Acquittal, Restated by Supreme Court  ||  SC: App. Seeking Permission for Public Gatherings During Lok Sabha Elections to be Decided in 3 Days  ||  SC: Case to Proceed as Pvt. Complaint if Cognizance of Additional Materials Taken With Protest Petiti  ||  SC: Investigating Officer Must Narrate Statement of Accused to Prove Disclosure Statement  ||  SC: Rs. 5 Lakh Cost Imposed on Wife’s Father for Lodging Fake Cases at Diff. Places Against Husband  ||  8 Weeks Time Given to UP Govt. to Consider Need for Guidelines on Invocation of Gangsters Act  ||  SC: Writ Petitions Should be Dismissed by HCs if Petitioner Guilty of Delay or Laches  ||  Del. HC Directs Dept. to Remove Demands From ITBA Portal as it Fails to Comply with ITAT's Order    

Bombay HC Asks State to File Reply in PIL Seeking Distribution of Seized Sanitizers, Masks - (05 May 2020)

CIVIL

Bombay High Court has directed the State Government to file a reply in a public interest litigation filed by Mohan Joshi seeking distribution of sanitizers, face masks and Personal Protection Equipment kits that were meant for the black market but were seized by the police, amongst doctors, medical staff, police officials and other 'Corona Warriors'.

Tags : BOMBAY HIGH COURT   SEIZED SANITIZERS   FACE MASKS   PPES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved