Allahabad HC: Pension Can’t Be Withheld For Incident That Occurred Four Years Prior to Retirement  ||  Cal. HC: Jurisdiction Can’t Be Assumed By Consumer Forum When Arbitration Prescribed By Special Law  ||  Calcutta High Court: Court Not Merely Obligated to Appoint Arbitrator u/s 11(6) of A&C Act  ||  Supreme Court: Suit of Injunction Not Maintainable if Plaintiff Fails to Prove Title Over Property  ||  SC: Deemed Income of Homemaker Can’t Be Less Than Daily Wages Prescribed Under Minimum Wages Act  ||  Ori HC: Can’t Recover Excess Payment Made to Emp. From Leave Encashment Benefits Post Retirement  ||  Delhi High Court: Can’t Use Senior Citizens Act For Purposes of Property Dispute  ||  Central Government Modifies Surrogacy (Regulation) Rules, 2022  ||  Delhi High Stays Judgement Related to Investigation Under PMLA  ||  SC: Circumstantial Evidence Has to Be Supported With Other Evidence in Order to Make it Strong    

Madras HC Issues Notices on Plea Seeking Govt to Take Over Fee Collection in Pvt Schools/ Colleges - (03 Sep 2020)

EDUCATION

Madras High Court has issued notices on a Public Interest Litigation seeking a direction upon the State Government to "take over" the financial transactions of all private schools and colleges in Tamil Nadu, with respect to the salary of teachers/ professors and students' fees.

Tags : MADRAS HIGH COURT   FEE COLLECTION IN PRIVATE SCHOOLS/COLLEGES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved