Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused  ||  SC: No Direction to ECI to Publish Info. Regarding Disclosure of Final Data of Voter Turnout  ||  BCI Issues Circular Regarding Implementation of Set of Reforms in Legal Education  ||  SC: Can’t Treat Prosecution’s Version as Gospel Truth in POCSO Cases  ||  Supreme Court: Bail Matters Should Rest and End With High Courts  ||  MP HC: Can Allow Filing of WS Beyond Limitation Period if Exceptional Circumstances are Made Out  ||  ChatGPT Used by Manipur High Court for Research to Pass Order  ||  All. HC: Cost Imposed on Party for Filing False Affidavit Before Authority to Grab Widow’s Property  ||  SC: Can’t Set Aside Conviction if Statement of Accused Not Used for Evidence While Cross-Examination  ||  Cal. HC: POSH Committee to Re-Consider Complaint Dismissed for Being Barred by Limitation    

SC Clarifies Filling Up Vacancies in State Consumer Commissions as per Directions - (22 Oct 2021)

CIVIL

Supreme Court has clarified that the process of filing up vacancies in the State Consumer Commissions as per directions issued by it on 11th August 2021 must not be impeded by the judgement passed by the Nagpur Bench of the Bombay High Court quashing certain Consumer Protection Rules, 2020.

Tags : SUPREME COURT   VACANCIES IN STATE CONSUMER COMMISSIONS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved