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    

AP HC: Every Candidate Holding Law Degree Eligible for Appointment as Junior Civil Judge - (05 Mar 2021)

SERVICE

Andhra Pradesh High Court has held Rule 5(2)(a)(i) of the Andhra Pradesh State Judicial Service Rules, 2007 as unconstitutional. The Court has declared that every candidate holding a law degree awarded by any recognised university was eligible for the position of junior civil judge, and has struck down the additional qualification of three years of practise as an advocate imposed by the amended rule in view of an earlier Supreme Court decision, which is binding on all the High Courts.

Tags : ANDHRA PRADESH HIGH COURT   APPOINTMENT AS JUNIOR CIVIL JUDGE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved