Ker. HC: Independent Evidence of Accomplice Sufficient in Itself to Sustain Conviction  ||  Del HC: Nodal Authority Appointed for Drafting Procedure to Prevent Tree Felling in North Campus, DU  ||  Ker. HC: Baseless Apprehensions That Lawyer Will Act Illegally Should Not be Made by Courts  ||  Mobile e-Sewa Kendra on Bharat Benz Minibus Launched by Kerala High Court  ||  Kar. HC: Service Charge Cap on App-Based Auto Rides Upheld  ||  Plea by Moti Mahal in Delhi High Court for Cancellation of Daryaganj Restaurant’s Trademark  ||  Allahabad HC: Police Officials Duty Bound to Produce Accused Before Court  ||  Kerala High Court: Court Granting Bail Can Cancel it, if Conditions are Violated  ||  Cal HC: Death to be Presumed of Employee Untraceable for 7 Years, Heirs Entitled to Terminal Benefit  ||  Bom. HC: One-Week Bail Granted to Life Convict to Appear in Entrance Test    

Bombay HC Seeks Government's View on Women's Entry in Haji Ali by February 9 - (04 Feb 2016)

Bombay High Court has asked Maharashtra Government to give its opinion on a public interest litigation challenging decision of Haji Ali Trust to ban entry of women in sanctum sanctorum of historic Durgah.

Tags : BOMBAY HIGH COURT   WOMEN'S ENTRY IN HAJI ALI  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved