MeitY: Social Media Intermediaries to Take Permission Before Launching AI Products in Country  ||  NBDSA Imposes Penalty on Several News Channels for Spreading Communal Hatred  ||  NBDSA Issue Guidelines For Broadcasting Information Related to LGBTQIA+ Community  ||  Gauhati High Court Frames Policy For Persons With Disabilities  ||  All. HC: Bail Granted to Assessee Since Proceedings u/s 70 and 74 of GST Act Pending for Too Long  ||  Kar. HC: Deflection From Terms of Compromise Will Lead to Re-Imposition of Conviction Order  ||  Supreme Court: MPs/MLAs Cannot Claim Immunity Under Constitution of India For Receiving Bribe  ||  Delhi High Court: Wife Igniting Animosity and Hostility in Child Against Father Amounts to Cruelty  ||  SC: Legal Representatives Not Responsible to Discharge Contractual Obligations of Deceased  ||  SC: Amend Arbitration Act For Prescribing Limitation Period For Applications u/s 11 of the Act    

Karnataka HC Protects Schools Under Govt Order Barring Collection of Fees Above 70% - (12 Mar 2021)

EDUCATION

Karnataka High Court has directed State Authorities not to take any coercive steps against members of the Association of India Schools, affiliated to the CBSE and the ICSE for any breaches of the government order by which it asked only for the Academic Year 2020-21 to collect only 70% Tuition Fees from the parents as collected for the academic year 2019-20 and other charges are not be collected.

Tags : KARNATAKA HIGH COURT   COLLECTION OF FEES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved