Ker. HC: Modern Outlook and Break from Colonial Past is Required from the Police  ||  Kar. HC: Property Purchased in Auction Can’t be Denied Regi. on Grounds That IT Dues are Pending  ||  SC Answers Whether Person Awarded Monetary Comp. But Hasn’t Received it Can File Appeal as Indigent  ||  Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act    

P &H HC Upholds College's Decision to Not Admit Candidate to 'Sponsored Category' Vacancy - (19 Aug 2020)

EDUCATION

Punjab and Haryana High Court has upheld the decision of a medical college refusing admission of a “general category” candidate into vacancies of “sponsored category”.

Tags : PUNJAB AND HARYANA HIGH COURT   ADMISSION IN “SPONSORED CATEGORY” VACANCY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved