Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Centre Notifies Date for Enforcement of Criminal Laws Replacing IPC, CrPC, Evidence Act  ||  Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Del HC: Incorrect to Deny Benefits to Construction Workers For Failing to Pay For Renewal of Regist.  ||  Mad. HC: Under NDPS Act, Conscious Possession With Physical Possession Essential Element For Offence  ||  Del. HC: Can’t Stop Publications on Public Life of Public Figures Unless it Amounts to Harassment  ||  SC: Courts Must Apply Mind to Decide Recruitment Cases Related to Non-Disclosure of Criminal Cases  ||  SC: Art. 300A of COI Enshrining Right to Property Applicable on People Who Aren’t Citizens of India  ||  Allahabad HC: Pension Can’t Be Withheld For Incident That Occurred Four Years Prior to Retirement  ||  Cal. HC: Jurisdiction Can’t Be Assumed By Consumer Forum When Arbitration Prescribed By Special Law    

Orissa HC Announces Launch of Telegram Channel for Providing Info on Cause Lists - (15 Jul 2021)

CIVIL

Orissa High Court has announced the launch of an official Telegram channel that would facilitate instantaneous information sharing at the convenience of Advocates and litigants. The Telegram channel is scheduled to come into effect from 19th July, 2021.

Tags : ORISSA HIGH COURT   LAUNCH OF TELEGRAM CHANNEL  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved