MeitY: Social Media Intermediaries to Take Permission Before Launching AI Products in Country  ||  NBDSA Imposes Penalty on Several News Channels for Spreading Communal Hatred  ||  NBDSA Issue Guidelines For Broadcasting Information Related to LGBTQIA+ Community  ||  Gauhati High Court Frames Policy For Persons With Disabilities  ||  All. HC: Bail Granted to Assessee Since Proceedings u/s 70 and 74 of GST Act Pending for Too Long  ||  Kar. HC: Deflection From Terms of Compromise Will Lead to Re-Imposition of Conviction Order  ||  Supreme Court: MPs/MLAs Cannot Claim Immunity Under Constitution of India For Receiving Bribe  ||  Delhi High Court: Wife Igniting Animosity and Hostility in Child Against Father Amounts to Cruelty  ||  SC: Legal Representatives Not Responsible to Discharge Contractual Obligations of Deceased  ||  SC: Amend Arbitration Act For Prescribing Limitation Period For Applications u/s 11 of the Act    

Allahabad HC Dismisses Plea for Formulation of Comprehensive Video Conferencing Rules - (04 Aug 2020)

CIVIL

Allahabad High Court has dismissed a Public Interest Litigation seeking a direction upon the High Court through its Registrar General, to frame comprehensive video conferencing Rules to facilitate conducting of virtual trial viz. taking of evidence, framing of charge etc.

Tags : ALLAHABAD HIGH COURT   VIDEO CONFERENCING RULES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved