J&K HC: Dispute Involving Elements of Criminality Not Automatically Excluded from Arbitration  ||  J&K HC: Dispute Involving Elements of Criminality Not Automatically Excluded from Arbitration  ||  Karnataka Govt. Proposes Bill to Provide 50-75% Kannadiga Quota in Private Jobs  ||  Madras High Court: Investigation Under PMLA Against Private Contractors, Stopped  ||  All. HC: In UP, Principle of ‘No Pay No Work’ Not Applicable on State Government Employees  ||  Del. HC: Notice Issued on Plea for Reservation of 33% Seats for Women in Lawyers' Bodies Elections  ||  SC: Not Uncommon for Diff. Statutes Concerning Similar Area of Law to Have Convergence of Interest  ||  Supreme Court: Maintenance or Permanent Alimony Should Not be Penal  ||  SC: No Indefeasible Right to Pay Parity Unless Competent Authority Equates Two Posts  ||  Tel. HC: HC has Limited Power in Matter of Granting Permission to Withdraw Appeal    

Uttarakhand High Court Refuses to Stay Release of Movie, ‘Sherni’ - (17 Jun 2021)

MEDIA AND COMMUNICATION

Uttarakhand High Court has refused to stay the streaming of ‘Sherni’ – a movie which is scheduled to be released on 18th June, 2021 on an OTT platform. The Court has listed the petition for further hearing on 23rd June, 2021.

Tags : UTTARAKHAND HIGH COURT   STAY RELEASE OF MOVIE   ‘SHERNI’  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved