Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Gau. HC: Party Can Invoke Arbitration Despite Alternative Remedy Available Under RERA Act  ||  Mad. HC: Sexual Harassment at Workplace a ‘Continuing Offence’ If Causes Constant Trauma and Fear  ||  Delhi High Court: U/S 9 of Arbitration and Conciliation Act, 1996, Scope of Inquiry is Limited  ||  Meghalaya High Court: Bail Plea Rejected Despite Delay in Trial  ||  Pat. HC: After Commen. of Trial, Amen. of Pleadings Allowed if Required to Arrive at Just Conclusion  ||  Gau. HC: If Delay in Filing Matri. Appeal Not Satisfactorily Expl., Bar Against Remarriage Not Applic  ||  Bombay High Court: Release of Film "Shaadi Ke Director Karan Aur Johar" Restrained  ||  Mad. HC: Separate Norms for Transgender Persons in Employment and Education    

Delhi HC Directs AAP Government in Case of 80%Reservation of Hospital Beds - (29 Dec 2020)

CIVIL

Delhi High Court has directed the AAP Government in Delhi to place on record the outcome of the review meeting which is to take place on January 5, 2021, in the case relating to 80% reservation of ICU beds in private hospitals for Covid patients.

Tags : DELHI HIGH COURT   RESERVATION OF HOSPITAL BEDS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved