HP HC: Adultery Not a Ground to Automatically Disqualify Divorced Wife from Receiving Maintenance  ||  Ker. HC: HRC Being Quasi Judicial Body is Duty Bound to Comply With Principles of Natural Justice  ||  Del. HC: Independent Assessment of Award in Appeal u/s 37 of A&C Act Cannot be Undertaken by Courts  ||  SC: Can’t Entertain Time Barred Contempt Petitions Accepting Bogey of Continuing Wrong  ||  SC: NGT’s Order Allowing Construction of Tiracol Bridge in Goa's Querim Beach, Set Aside  ||  Supreme Court: NIC Officials Directed to Meet NCDRC President to Resolve E-Filing Issues  ||  SC: Customs Duty to be Paid by Owner Even When Confiscated Goods are Redeemed by Paying Fine  ||  Finance Minister Nirmala Sitharaman Announces Union Budget 2024  ||  Finance Minister Nirmala Sitharaman Announces Union Budget 2024  ||  Del. HC: CCS Rules Denying Maternity Leave to Women with More than 2 Children, Needs Re- Examination    

Kerala HC Disposes Of PIL Seeking Directions to Take Action for Proper Solid Waste Management - (24 Sep 2021)

CIVIL

Kerala High Court has disposed of a Public Interest Litigation (PIL) seeking directions to the concerned authorities to initiate immediate action for proper solid waste management, subsequent to the devastating floods in the State.

Tags : KERALA HIGH COURT   ACTION FOR PROPER SOLID WASTE MANAGEMENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved