MeitY: Social Media Intermediaries to Take Permission Before Launching AI Products in Country  ||  NBDSA Imposes Penalty on Several News Channels for Spreading Communal Hatred  ||  NBDSA Issue Guidelines For Broadcasting Information Related to LGBTQIA+ Community  ||  Gauhati High Court Frames Policy For Persons With Disabilities  ||  All. HC: Bail Granted to Assessee Since Proceedings u/s 70 and 74 of GST Act Pending for Too Long  ||  Kar. HC: Deflection From Terms of Compromise Will Lead to Re-Imposition of Conviction Order  ||  Supreme Court: MPs/MLAs Cannot Claim Immunity Under Constitution of India For Receiving Bribe  ||  Delhi High Court: Wife Igniting Animosity and Hostility in Child Against Father Amounts to Cruelty  ||  SC: Legal Representatives Not Responsible to Discharge Contractual Obligations of Deceased  ||  SC: Amend Arbitration Act For Prescribing Limitation Period For Applications u/s 11 of the Act    

Telangana HC Upholds Validity of Section 15 of the Telangana Advocates' Welfare Fund Act, 1987 - (01 Nov 2021)

CIVIL

Telangana High Court has upheld the Section 15 of the Telangana Advocates' Welfare Fund Act, 1987 which debars advocates who have crossed the age of 35 years from the benefit of applying to the Welfare Fund.

Tags : TELANGANA HIGH COURT   TELANGANA ADVOCATES' WELFARE FUND ACT   1987  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved