Cal. HC: Applications Related to ICA Can be Entertained by Single Judge of Commercial Division  ||  Bom. HC: Stock Broker Can’t be Booked for Duping Shareholders Only for Forwarding Whatsapp Messages  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: Delhi Govt. Directed to Implement Hybrid Courts Project on Priority Basis  ||  SC: Dispute regarding Discharge of Contract is Arbitrable as per Arbitration Agreement  ||  SC: Second Sale Deed Can’t be Executed Over Same Plot while First Sale Deed is Pending Registration  ||  SC: Necessary to Create Machinery to Verify Felling of Trees According to Court’s Direction  ||  SC: Executive Decision Previously Taken Can be Withdrawn for Larger Public Interest  ||  Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials    

Uttarakhand High Court Asks State to Fill All Vacancies in Forest Department Within 6 Months - (12 Apr 2021)

SERVICE

Uttarakhand High Court has asked the State Government to take steps for filling up vacancies in its Forest Department, preferably within six months, stating that until and unless sufficient manpower and physical infrastructure are not provided to the Forest Department, it will be extremely difficult, if not impossible, for the Forest Department, to carry out its functions.

Tags : UTTARAKHAND HIGH COURT   VACANCIES IN FOREST DEPARTMENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved