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  ||  Rajasthan High Court: Reinstate Ayurvedic Doctors Who Haven’t Attained 62 Years of Age  ||  Rajasthan High Court: Accrual Time For Taxing Income to Be Postponed Till Dispute’s Adjudication  ||  Supreme Court: Distributor Not An Agent But An Independent Contractor  ||  Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics    

Delhi HC Directs Delhi Government to Treat as Representation as Plea Seeking Waiver of Exam Fee - (28 Sep 2021)

EDUCATION

Delhi High Court has directed the Delhi Government and CBSE to treat as a representation a plea seeking waiver of Board examination fee for class X and XII students studying in Delhi Government Schools and those in EWS Category of other private schools for the academic year 2021-2022.

Tags : DELHI HIGH COURT   WAIVER OF EXAM FEE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved