All. HC: Police Protection Ordered for a Man Involved in a Live-in Relationship With a Transwoman  ||  Del. HC: Donor/Recipient to be Informed Via WhatsApp/Email about Deficie. in Organ Transplant Docs.  ||  All. HC: Juris. While Dealing With S.34 App. Can’t be Disputed by Party Filing S.9 App. in One Court  ||  SC: Can’t Deny Permanent Status to Workmen Who Worked Without Interruption for 480 Days in 24 Months  ||  SC: Jharkhand CM Hemant Soren's Withdraws Petition Challenging His Arrest by ED  ||  Del. HC Quashes Order Upholding Arbitral Award Directing SpiceJet to Pay ?270 Cr. to Kalanithi Maran  ||  Ker. HC: Right of Accused to Seek Speedy Testing of Seized Drugs/Substances Under NDPS Rules, 2022  ||  P&H HC: Conviction of Wife for Killing Minor Son Amounts to Cruelty; Grant of Divorce Upheld  ||  Supreme Court: If the Presence of Litigant is Required, Courts Should Allow Them to Appear Virtually  ||  SC: PwD Allowed to Attend Interview if They Have Got Minimum Marks Prescribed For SC/ST Categories    

Andhra Pradesh HC Dismisses Pleas Challenging SEC Decision to Conduct Gram Panchayat Elections - (05 Feb 2021)

ELECTION

Andhra Pradesh High Court has dismissed a couple of writ petitions that challenged the State Election Commission (SEC)'s decision to conduct Gram Panchayat (GP) elections on the basis of 2019 electoral rolls.

Tags : ANDHRA PRADESH HIGH COURT   GRAM PANCHAYAT ELECTIONS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved