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Kerala HC Refuses Stay on Kerala Government Notification Banning Online Rummy for Stakes - (09 Apr 2021)

CIVIL

Kerala High Court has refused to interfere with a Kerala Government Notification 'banning online playing of rummy when played for stakes' in plea by three companies, Play Games 24x7, Junglee Games, Head Digital Works and Gameskraft, challenging the Kerala Government's decision to ban 'online rummy when played for stakes' in exercise of its powers under Section 14A of the Kerala Gaming Act, 1960.

Tags : KERALA HIGH COURT   NOTIFICATION BANNING ONLINE RUMMY FOR STAKES  

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