Cal. HC: POSH Committee to Re-Consider Complaint Dismissed for Being Barred by Limitation  ||  Financial Assistance Scheme for District Judiciary Employees Introduced by CJ of Madras HC  ||  MP HC: ?20 Lakh Minimum Threshold for Loan Recovery by NBFCs Not Applicable on HFCs  ||  Delhi High Court: Man Held Guilty of Criminal Contempt for Posting Video Defaming Judges  ||  Kar HC: State to Not Take Action Against Old Vehicles For High-Security Number Plates Till June 12  ||  Delhi High Court: Centenary Chance Exams of Delhi University Not a Matter of Right  ||  Delhi High Court: Centenary Chance Exams of Delhi University Not a Matter of Right  ||  Delhi High Court: Centenary Chance Exams of Delhi University Not a Matter of Right  ||  Ker. HC: To Seek Investigation u/s 156(3) of CrPC, Pre-Conditions Have to be Satisfied  ||  OBC Certificates Issued In West Bengal After 2010 Cancelled by Calcutta High Court    

SC Issues Notice on Plea Against Bihar State Pharmacy Registration Council - (06 Aug 2020)

LAW OF MEDICINE

Supreme Court has issued notice to Bihar Government on a Petition filed against an order of the Patna High Court whereby the plea against fake registration of pharmacists by the Bihar State Pharmacy Registration Council was disposed of.

Tags : SUPREME COURT   BIHAR STATE PHARMACY REGISTRATION COUNCIL  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved