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  ||  Calcutta High Court: Court Not Merely Obligated to Appoint Arbitrator u/s 11(6) of A&C Act    

Karnataka High Court Directs Waiver on Private School Fees for 2020-21 - (20 Sep 2021)

EDUCATION

Karnataka High Court has modified the Government order dated 29.01.2021, inter alia restraining the educational institutions from collecting fees for the academic year 2020-2021 in excess of 70% of the tuition fees.

Tags : KARNATAKA HIGH COURT   WAIVER ON PRIVATE SCHOOL FEES FOR 2020-21  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved