Supreme Court Expresses Disappointment Over Inadequate Implementation of RPwD Act, 2016  ||  24,000 Teaching and Non-Teaching Jobs Invalidated by Calcutta High Court  ||  24,000 Teaching and Non-Teaching Jobs Invalidated by Calcutta High Court  ||  Del. HC: For Purposes of Article 19(6) of COI National Council for Teacher Education is ‘State’  ||  Karnataka High Court: Smoking Hookah as Addictive and Harmful as Smoking Cigarettes  ||  All. HC: Interest Can’t be Awarded by Labour Court In Proc. for Money Recovery from Empl. u/s 33C(2)  ||  All. HC: Rs. 5 Lakh Cost Imposed on CWC for Sending Minor Living With Mother to Children’s Home  ||  Ker. HC Issues Guidelines for DNA Testing of Children of Rape Victims Who Are Given in Adoption  ||  SC: Fourteen-Year-Old Rape Survivor Allowed to Terminate Twenty-Eight-Week Pregnancy  ||  SC: Government of Himachal Pradesh Directed to Review its Policies on Child Care Leaves    

Karnataka HC Issues Notice on PIL Asking State Govt to Provide Laptops/Tablets to EWS Students - (26 Oct 2020)

EDUCATION

Karnataka High Court has issued notice to the State Government on a public interest litigation seeking directions to immediately formulate a plan of action to ensure the procurement and disbursal of low-cost laptops, tablets, and any other digital resources to school children belonging to the disadvantaged and economically weaker sections to allow them attend online classes.

Tags : KARNATAKA HIGH COURT   PROVIDE LAPTOPS/TABLETS TO EWS STUDENTS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved