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    

Delhi HC Directs Centre to Publicize Helpline Numbers and Covid Information Through Media - (27 May 2021)

CIVIL

Delhi High Court has directed the Centre and the Delhi Government to publicize helpline numbers and other Covid information by way of audio visual and print mediums on a continuous basis, observing that the government should keep bombarding public with information.

Tags : DELHI HIGH COURT   PUBLICATION OF HELPLINE NUMBERS AND COVID INFORMATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved