Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

J&K HC Grants 10 Days' Time to Government to File Status/Compliance on Eviction of Former Ministers - (18 Sep 2020)

CIVIL

Jammu & Kashmir High Court has granted the Government, 10 days' time to update the status/ compliance, as regards the directions passed by the Court qua eviction of such Former Ministers/ Former MLAs/ Retired IAS Officers/ MLCs/ Political persons, who are still unauthorizedly residing in Government Accommodation.

Tags : JAMMU AND KASHMIR HIGH COURT   EVICTION OF FORMER MINISTERS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved