Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials  ||  Ori. HC: Stay of Execution Proceedings Under Arbitration Act Governed by Provisions of CPC  ||  SC: Intricate Enquiry Whether Claims are Time Barred Must Not be Conducted by Referral Courts  ||  Mad. HC: Proposed Changes in Criminal Laws Could have been Brought Through Amendments  ||  Bom. HC: Govt’s Decision to Exempt Pvt. Schools From 25% RTE Quota 'Unconstitutional'  ||  Ker. HC: To Proceed Against an Offence Committed Partly in India, Sanction of Centre Not Required  ||  Del. HC: Court to Take up Matter Referred to Arbitral Tribunal if Urgency Occurs  ||  Guj. HC: Asking Unknown Woman her Name, Address Doesn’t Constitute Sexual Harassment  ||  SC: In Cases of Long Incarceration, Watali Judgement Cannot be Cited as a Precedent  ||  Kerala HC: BNSS to be Applicable in all Criminal Appeals after 1st July, 2024    

Calcutta HC Refuses to Interfere with Single Bench Order on 30% Domicile Reservation - (01 Oct 2020)

EDUCATION

Calcutta High Court has refused to interfere in the Single Bench order which refused to grant interim relief in a writ petition challenging the constitutionality of the law mandating 30% domicile reservation for admission in West Bengal National University of Juridical Sciences (NUJS).

Tags : CALCUTTA HIGH COURT   DOMICILE RESERVATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved