Kerala High Court: E-Toilets to be Build for Flood Affected Tribal Families  ||  Amalgamation of Air Asia With Air India Express Approved by NCLT  ||  SC: Accused Refusing to Undergo Medical Examination Amounts to Non-Cooperation With Investigation  ||  Ker. HC: Power Under Section 216 of CrPC Can be Exercised by the Court at Any Time Before Judgement  ||  IIAC (Conduct of Micro and Small Enterprises Arbitration) Regulations, 2024 Issued by IIAC  ||  Mad. HC: State Bound to Take Care of Adults With Mental Health Illness and No Family Support  ||  Mad. HC: State Bound to Take Care of Adults With Mental Health Illness and No Family Support  ||  Ker HC: Min. of Animal Husbandry to Consider Objections to Ban on ‘Dangerous & Ferocious’ Dog Breeds  ||  Madras High Court: Important to Send Out Message That Courts Shouldn’t be Taken for Granted  ||  Insolvency Proceedings Initiated Against Himalayan Mineral Water by NCLT    

Supreme Court Directs ICAI to Notify on Website Steps Taken to Address Concerns of Candidates - (04 Nov 2020)

EDUCATION

Supreme Court has directed the Institute of Chartered Accountants of India (ICAI) to notify on the website the steps taken by it to address the concerns raised by candidates taking Chartered Accountant exams and the corrective measures taken with respect to such concerns.

Tags : SUPREME COURT   STEPS TAKEN TO ADDRESS CONCERNS OF CANDIDATES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved