Report on Lack of AC, Drinking Water and WiFi at DU Law Faculty Sought by Delhi High Court  ||  All. HC: DCP Pulled Up for Directing Further Investigation Without Leave of the Magistrate  ||  Kerala HC: Husband Acquitted u/s 304B IPC Can be Held Guilty u/s 498A IPC if Facts Permit  ||  Karnataka Prohibition of Violence Against Advocates Act, 2023 Comes Into Effect From 10th June, 2024  ||  Karnataka HC: PIL Seeking Declaration that Temples are Not Public Authorities, Dismissed  ||  Bom. HC: Karan Johar Files Suit Against Makers of the Film “Shaadi Ke Director Karan Aur Johar”  ||  Mad. HC: Bar Associations to Pay 15000 to 20,000 to Junior Lawyers Practicing in State  ||  Kerala High Court: E-Toilets to be Build for Flood Affected Tribal Families  ||  Amalgamation of Air Asia With Air India Express Approved by NCLT  ||  SC: Accused Refusing to Undergo Medical Examination Amounts to Non-Cooperation With Investigation    

Orissa HC Dismisses Plea on Extension of Compassionate Appointment Benefits to Married Daughter - (10 Jun 2021)

CIVIL

Orissa High Court has dismissed a petition filed by the married daughter of a deceased government employee seeking extension of compassionate appointment benefits to her, observing that Rule 2 (b) (iii) of the Orissa Civil Service (Rehabilitation Assistance) Rules, 1990 includes daughters in the list of ‘family members’ pre-fixed that word by the word ‘unmarried’.

Tags : ORISSA HIGH COURT   COMPASSIONATE APPOINTMENT BENEFITS TO MARRIED DAUGHTER  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved