All HC: Can’t Invoke Penalty Proceedings u/s 129 of UPGST Act, 2017 For Search And Seizure Of Godown  ||  All. HC: Businessman Doing Business Activities Within Slum Can’t Be Called a Slum Dweller  ||  SC: No Charity Being Done By State For Paying Compensation to Person Whose Land Was Acquired  ||  Gauhati HC: Can’t Shift Burden of Proof on Accused if Multiple Witnesses of Crime Present  ||  SC: Contempt Notice Issued Against Patanjali For Continued Publishing of Misleading Advertisements  ||  SC: Registry Can’t Decide Whether or Not Review Petiton Merits Relook Through Curative Petiton  ||  Bom. HC: Imprisonment Exceeding Twelve Months Can’t Be Given For Default in Payment of Maintenance  ||  Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary    

NGT Issues Notice to MP Govt. over Rising Pollution in Bhopal - (12 Jan 2016)

National Green Tribunal (NGT) has served notices to Madhya Pradesh Government, Central Pollution Control Board (CPCB) and MP Pollution Control Board (MPPCB) for rise in air pollution and deteriorating air quality in Bhopal and sought replies from the respondents by February 3.

Tags : NATIONAL GREEN TRIBUNAL   MADHYA PRADESH GOVERNMENT   CENTRAL POLLUTION CONTROL BOARD (CPCB)   MP POLLUTION CONTROL BOARD (MPPCB)  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved