Petition Seeking Three Year LL.B Course After 12th Standard, Refused by Supreme Court  ||  SC: Sessions Judge has Power to Issue Process Against Accused in Offences Under IBC, 2016  ||  Principles to be Followed by Appellate Court While Reversing Acquittal, Restated by Supreme Court  ||  SC: App. Seeking Permission for Public Gatherings During Lok Sabha Elections to be Decided in 3 Days  ||  SC: Case to Proceed as Pvt. Complaint if Cognizance of Additional Materials Taken With Protest Petiti  ||  SC: Investigating Officer Must Narrate Statement of Accused to Prove Disclosure Statement  ||  SC: Rs. 5 Lakh Cost Imposed on Wife’s Father for Lodging Fake Cases at Diff. Places Against Husband  ||  8 Weeks Time Given to UP Govt. to Consider Need for Guidelines on Invocation of Gangsters Act  ||  SC: Writ Petitions Should be Dismissed by HCs if Petitioner Guilty of Delay or Laches  ||  Del. HC Directs Dept. to Remove Demands From ITBA Portal as it Fails to Comply with ITAT's Order    

Jharkhand HC Dismisses PIL Filed Against Organising Ranchi Match with Full Audience Capacity - (22 Nov 2021)

CIVIL

Jharkhand High Court has dismissed a Public Interest Litigation (PIL) petition filed challenging the decision of the Jharkhand State Cricket Association to conduct a T-20 cricket match between India & New Zealand with full capacity.

Tags : JHARKHAND HIGH COURT   ORGANISING RANCHI MATCH WITH FULL AUDIENCE CAPACITY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved