SC: App. Seeking Permission for Public Gatherings During Lok Sabha Elections to be Decided in 3 Days  ||  SC: Case to Proceed as Pvt. Complaint if Cognizance of Additional Materials Taken With Protest Petiti  ||  SC: Investigating Officer Must Narrate Statement of Accused to Prove Disclosure Statement  ||  SC: Rs. 5 Lakh Cost Imposed on Wife’s Father for Lodging Fake Cases at Diff. Places Against Husband  ||  8 Weeks Time Given to UP Govt. to Consider Need for Guidelines on Invocation of Gangsters Act  ||  SC: Writ Petitions Should be Dismissed by HCs if Petitioner Guilty of Delay or Laches  ||  Del. HC Directs Dept. to Remove Demands From ITBA Portal as it Fails to Comply with ITAT's Order  ||  Cal. HC: To Prevent Arbitral Awards from Becoming Meaningless They Should be Made Real  ||  Raj HC: Cognizance Can be Taken by Sessions Court Against Accused Who Haven’t Yet Been Chargesheeted  ||  SC: In Absence of Special Court for UAPA Cases, Sessions Court Will Have Jurisdiction to Try them    

Uttarakhand HC Issues Notice on Plea Seeking Ban on Private Shooters to Kill ‘Man-Eaters’ - (11 Dec 2020)

ENVIRONMENT

Uttarakhand High Court has issued notices to the State Government, Principal Chief Conservator of Forests (wildlife), chief wildlife warden and director general of police giving them four weeks to respond to a Public Interest Litigation which demanded a ban on engaging private shooters to kill the animals that have been declared ‘man-eaters’.

Tags : UTTARAKHAND HIGH COURT   BAN ON PRIVATE SHOOTERS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved