P&H HC: Bail Petition Rejected of Travel Agent Accused of Defrauding a Man for Processing Visa  ||  SC: Conviction for Stalking Quashed Due to Marriage Between Convict and Complainant  ||  All HC: S. 33-G UP Sec. Education Act a Benefi. Prov. for Teachers Serving for More Than 2 Decades  ||  All HC: SI Fixed at 6% p.a On Excess/Less Determination of Provi. Tariff Ultra Vires Electricity Act  ||  Del. HC: Entities Restrained from Infringing Personality Rights of Actor Jackie Shroff  ||  Bom HC: Authorisation to Export Necessary Even if Exporter has License to Sell Drugs for Med. Purpose  ||  Constitution Bench Judgment Not Considered, Supreme Court Recalls Judgement Passed in 2022  ||  SC: Full Ownership of Property Under S.14 (1) Can be Claimed by Hindu Woman Only if She Possesses it  ||  Supreme Court: Can’t Apply CrPC Retrospectively to Jammu & Kashmir Before 31.10.2019  ||  Mad. HC: Ritual of Devotee Rolling Over Leaves on Which Food Was Eaten by Others, Allowed    

Allahabad High Court Dismisses Plea Seeking Shutting Down of Uttar Pradesh State Medical Faculty - (25 Aug 2021)

CIVIL

Allahabad High Court has dismissed a plea seeking direction to the Government of India along with the Government of Uttar Pradesh to shut down Uttar Pradesh State Medical Faculty alleging that the 1916 Act which created it, has been repealed in the year 2016.

Tags : ALLAHABAD HIGH COURT   SHUTTING DOWN OF UTTAR PRADESH STATE MEDICAL FACULTY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved