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    

Jharkhand HC to Hear Only Extremely Urgent Cases Only Through Video Conferencing - (26 Apr 2021)

CIVIL

Jharkhand High Court has ordered that all the Benches of the Court shall, with effect from 26th April 2021, take up extremely urgent matters filed in the year 2021 only, through video conferencing mode. It has been further ordered by the High Court that other pending routine/non-urgent matters and the matters listed before this Court during the period from 26.04.2021 onwards till further orders shall not be taken up by the court and such matters stand adjourned.

Tags : JHARKHAND HIGH COURT   URGENT MATTERS   VIDEO CONFERENCING  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved