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 Directs Union Govt. to Control Noise Pollution At Manufacturing and Delivery Points of Vehicles - (18 Jan 2016)

National Green Tribunal (NGT), in Pune, has directed Union Government to ensure that noise generated by vehicle horns and modified silencers was controlled at manufacturing and delivery points of vehicles and aptly regulated by Regional Transport Office (RTO) authorities when they were on road.

Tags : NATIONAL GREEN TRIBUNAL   UNION GOVERNMENT   NOISE POLLUTION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved