Cal. HC: WB Government Directed to Finalise Minimum Wage of Tea Plantation Workers Within Six Weeks  ||  Delhi HC: Woman Cannot be Held Liable for Her Lover Committing Suicide Due to Love Failure  ||  All. HC: Medical Report Determining Age of Victim in POCSO Cases to be Submitted to Court Promptly  ||  Concerns About Rise in Low-Quality Law Colleges Raised by Bar Council of India  ||  Appointment of Technical Assistants as Assistant Engineers in Tamil Nadu PWD Upheld by Supreme Court  ||  Committee to Examine Issues Relating to Queer Community Constituted by Central Government  ||  Karnataka High Court: Accused can’t be Morally Convicted by Trial Court in Absence of Legal Proof  ||  Supreme Court in Plea for 100% EVM-VVPAT Verification: Human Interference to Create Problems  ||  Bom HC: Person Cannot be Deprived of Right to Sleep by Recording Statements at Unearthly Hours  ||  Supreme Court: Enable E-Filing & Virtual Appearance Facilities At UP District Courts    

J&K HC Grants Bail to Councillor Accused of Making 'Derogatory Remarks' During Indo-China Face-Off - (25 Sep 2020)

CRIMINAL

Jammu & Kashmir High Court has granted bail to an elected Councillor of LAHDC (Ladakh Autonomous Hill Development Council, Leh) who has been accused of making derogatory remarks against the leadership of the Country and against the Armed Forces of the Country.

Tags : JAMMU AND KASHMIR HIGH COURT   'DEROGATORY REMARKS' DURING INDO-CHINA FACE-OFF  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved