Delhi High Court: Wife Igniting Animosity and Hostility in Child Against Father Amounts to Cruelty  ||  SC: Legal Representatives Not Responsible to Discharge Contractual Obligations of Deceased  ||  SC: Amend Arbitration Act For Prescribing Limitation Period For Applications u/s 11 of the Act  ||  Supreme Court: Granting Decree of Specific Performance is Discretionary  ||  SC: Can’t Convict Accused For Keeping Narcotics if Mandate u/s 52 of NDPS Act Not Fulfilled by Police  ||  SC: Words Spoken in Anger Without Any Intention to Abet Suicide, Not Criminal Instigation  ||  Tel. HC: Constitutional Validity of Section 38(2) of RP Act and Rule 5.7.1 of ECI’s Handbook Upheld  ||  MP HC: Power Exercised u/s 319 of CrPC Must Come Before Acquittal Order in Case of Joint Result  ||  Del. HC: Order of CIC Directing CBDT to Give Information Regarding Ram Janmabhoomi Trust Set Aside  ||  Ker HC: In Non-Performance of Agreement, Buyer to Get Charge Over Property For Paying Purchase Price    

Gujarat HC Questions Gujarat State Government for Detaining People for Possession of Remdesivir - (28 Jul 2021)

CRIMINAL

Gujarat High Court has questioned the Gujarat State Government for detaining people under Prevention of Anti-Social Activities, 1985 (PASA) for possessing a few Remdesivir injections, while finding the act of distribution of 5000 injections by political party to be in "accordance with the law".

Tags : GUJARAT HIGH COURT   DETAINING PEOPLE FOR POSSESSION OF REMDESIVIR  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved