Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property  ||  SC: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Karnataka HC: State Directed to Sensitise Police Officers to Register FIR Under BNS and Not IPC  ||  Del. HC: Loans and Advances by NOIDA are Not Commercial Activities, Hence Eligible for Exemption  ||  Del. HC: Transfer Pricing Officer Doesn’t Have Jurisdiction to Question Commercial Expediency  ||  Delhi High Court: In Employment, Disputes Relating to Lock-In Periods are Arbitrable  ||  Del HC: Sufficient Service on Part of GST Dept. if Notices Uploaded Under Heading Additional Notices  ||  Del HC: Invoices Having Arbi. Clauses that Show Mutual Acceptance Can be Inferred as Arbi. Agreement    

SC Grants Time to Telangana Govt, Police & BHEL to File Reply in Plea Seeking Transfer to CBI - (21 Aug 2020)

SERVICE

Supreme Court has granted 2 weeks to Telangana Government, Telangana Police & BHEL to file replies in a plea seeking transfer of criminal investigation from Telangana State Police to the Central Bureau of Investigation in the commission of suicide of a BHEL employee due to sexual harassment at workplace.

Tags : SUPREME COURT   TRANSFER OF CRIMINAL INVESTIGATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved