Supreme Court Expresses Disappointment Over Inadequate Implementation of RPwD Act, 2016  ||  24,000 Teaching and Non-Teaching Jobs Invalidated by Calcutta High Court  ||  24,000 Teaching and Non-Teaching Jobs Invalidated by Calcutta High Court  ||  Del. HC: For Purposes of Article 19(6) of COI National Council for Teacher Education is ‘State’  ||  Karnataka High Court: Smoking Hookah as Addictive and Harmful as Smoking Cigarettes  ||  All. HC: Interest Can’t be Awarded by Labour Court In Proc. for Money Recovery from Empl. u/s 33C(2)  ||  All. HC: Rs. 5 Lakh Cost Imposed on CWC for Sending Minor Living With Mother to Children’s Home  ||  Ker. HC Issues Guidelines for DNA Testing of Children of Rape Victims Who Are Given in Adoption  ||  SC: Fourteen-Year-Old Rape Survivor Allowed to Terminate Twenty-Eight-Week Pregnancy  ||  SC: Government of Himachal Pradesh Directed to Review its Policies on Child Care Leaves    

P&H HC Upholds Publishing of Accounts of Private Unaided Educational Institutions on Website - (31 May 2021)

EDUCATION

Punjab and Haryana High Court has upheld an April 2018 notification of the Ministry of Home Affairs, requiring private unaided educational institutions in Chandigarh to inter alia publish their balance sheets/ income and expenditure account on their websites for ensuring transparency.

Tags : PUNJAB AND HARYANA HIGH COURT   PUBLISHING OF ACCOUNTS OF PRIVATE UNAIDED EDUCATIONAL INSTITUTIONS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved