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 Plea Challenging Mandatory Regular Exams for Students - (01 Feb 2021)

EDUCATION

Karnataka High Court has issued notices to Bar Council of India (BCI), University Grants Commission (UGC), Karnataka State Law University (KSLU) and the state government in response to a petition filed by law students challenging KSLU circular mandating regular exams for students of intermediate semesters.

Tags : KARNATAKA HIGH COURT   MANDATORY REGULAR EXAMS FOR STUDENTS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved