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    

Allahabad HC Orders Status Quo in Google's Plea Against Ex-Parte Injunction Order - (06 Oct 2020)

MEDIA AND COMMUNICATION

Allahabad High Court has granted interim relief to Google while ordering status quo in a writ petition against an ex-parte order of the Civil Judge, restraining the company from running or displaying news and YouTube video links relating to proceedings initiated by Enforcement Directorate against an Engineer of UPSIDC.

Tags : ALLAHABAD HIGH COURT   GOOGLE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved