Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Gau. HC: Party Can Invoke Arbitration Despite Alternative Remedy Available Under RERA Act  ||  Mad. HC: Sexual Harassment at Workplace a ‘Continuing Offence’ If Causes Constant Trauma and Fear  ||  Delhi High Court: U/S 9 of Arbitration and Conciliation Act, 1996, Scope of Inquiry is Limited  ||  Meghalaya High Court: Bail Plea Rejected Despite Delay in Trial  ||  Pat. HC: After Commen. of Trial, Amen. of Pleadings Allowed if Required to Arrive at Just Conclusion  ||  Gau. HC: If Delay in Filing Matri. Appeal Not Satisfactorily Expl., Bar Against Remarriage Not Applic  ||  Bombay High Court: Release of Film "Shaadi Ke Director Karan Aur Johar" Restrained  ||  Mad. HC: Separate Norms for Transgender Persons in Employment and Education    

SC Seeks Centre Response on Plea Alleging Cancellation of Ration Cards - (17 Mar 2021)

CIVIL

Supreme Court has sought Centre's response on plea filed alleging the cancellation of 3 crore ration cards on account of non-linking with Aadhar Cards by the Union Government and starvation deaths caused. The Court has issued the direction on the issue of implementation of a grievance redressal mechanism to ensure food to everyone under the National Food Security Act, 2013.

Tags : SUPREME COURT   CANCELLATION OF RATION CARDS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved