Ker. HC: Modern Outlook and Break from Colonial Past is Required from the Police  ||  Kar. HC: Property Purchased in Auction Can’t be Denied Regi. on Grounds That IT Dues are Pending  ||  SC Answers Whether Person Awarded Monetary Comp. But Hasn’t Received it Can File Appeal as Indigent  ||  Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act    

P&H HC: State to be More Tolerant in Invoking Laws Pertaining to Sedition & Religious Disaffection - (04 Nov 2020)

CIVIL

Punjab & Haryana High Court has made the observation that in a democracy, every citizen has a right to voice his/her opinion freely and criticize the functioning of the Government. The Court has further remarked that the State needs to be more tolerant and circumspect while invoking laws pertaining to sedition and religious disaffection.

Tags : PUNJAB AND HARYANA HIGH COURT   SEDITION & RELIGIOUS DISAFFECTION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved