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    

NGT Expresses Displeasure Over Repeated References to Rayalaseema Lift Irrigation Projects - (07 Jul 2021)

ENVIRONMENT

National Green Tribunal has said that repeated litigation of the same matter was not appropriate, expressing displeasure over the repeated references to the Rayalaseema lift irrigation projects in a petition filed by farmers of Avulapalli in Chittor district opposing the three projects of the State for construction of balancing reservoirs.

Tags : NATIONAL GREEN TRIBUNAL   RAYALASEEMA LIFT IRRIGATION PROJECTS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved