Utt. HC: Conditional Liberty Must Override Statutory Embargo Under NDPS Act  ||  Utt. HC: While Exercising Inherent Jurisdiction, HC Does Not Function As Court of Appeal or Revision  ||  Pat. HC: Alcohol Consumption Cannot be Conclusively Proved Through Breath Analyzer Report  ||  Ker. HC: Emp. Messaging in Pvt. Whatsapp Group About Safety of Company Doesn’t Attract Disc. Proc.  ||  Ker. HC: Circular Issued to Enable Service of Notice, Summons Through E-Post in Trivandrum  ||  Gau. HC: Compensation Denied Over Death of Man Not Proved to be Bonafide Passenger  ||  Madras HC: Public Service is Being Performed by Lawyers, They Cannot be Denied Funds  ||  Gau. HC: Compensation Awarded to Wife of Deceased Driver Enhanced  ||  Bom. HC: Bar Council of Mah. & Goa Directed to Take Action Against Lawyer Who Appeared Without Band  ||  Delhi High Court: Bail Granted to Chief Minister Arvind Kejriwal in Liquor Policy Scam Case    

Orissa High Court Upholds Centre's Notification Abolishing Odisha Administrative Tribunal - (08 Jun 2021)

CIVIL

Orissa High Court has upheld the notification issued by the Department of Personnel and Training of the Central Government dated 2nd August 2019 which abolished the Odisha Administrative Tribunal (OAT). The Court has observed that there was sufficient material to support the view of the State Government that OAT did not serve the purpose of delivery of speedy justice to the litigants.

Tags : ORISSA HIGH COURT   NOTIFICATION ABOLISHING ODISHA ADMINISTRATIVE TRIBUNAL  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved