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  ||  Ker. HC: Power Under Section 216 of CrPC Can be Exercised by the Court at Any Time Before Judgement  ||  IIAC (Conduct of Micro and Small Enterprises Arbitration) Regulations, 2024 Issued by IIAC  ||  Mad. HC: State Bound to Take Care of Adults With Mental Health Illness and No Family Support  ||  Mad. HC: State Bound to Take Care of Adults With Mental Health Illness and No Family Support  ||  Ker HC: Min. of Animal Husbandry to Consider Objections to Ban on ‘Dangerous & Ferocious’ Dog Breeds  ||  Madras High Court: Important to Send Out Message That Courts Shouldn’t be Taken for Granted  ||  Insolvency Proceedings Initiated Against Himalayan Mineral Water by NCLT    

Karnataka High Court Issues Notice on MBBS Graduates' Plea Against Govt Notification - (17 Jun 2021)

CIVIL

Karnataka High Court has issued notice to the State Government and other respondents on a batch of petitions filed challenging the notification issued by the Government directing those undergraduates who have secured government seats and completed their MBBS exams in academic year 2021 to register online for the Compulsory Rural Service under provisions of the Karnataka Compulsory Service to Candidates Completed Medical Courses Act 2012 (Compulsory Act).

Tags : KARNATAKA HIGH COURT   MBBS GRADUATES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved