Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials  ||  Ori. HC: Stay of Execution Proceedings Under Arbitration Act Governed by Provisions of CPC  ||  SC: Intricate Enquiry Whether Claims are Time Barred Must Not be Conducted by Referral Courts  ||  Mad. HC: Proposed Changes in Criminal Laws Could have been Brought Through Amendments  ||  Bom. HC: Govt’s Decision to Exempt Pvt. Schools From 25% RTE Quota 'Unconstitutional'  ||  Ker. HC: To Proceed Against an Offence Committed Partly in India, Sanction of Centre Not Required  ||  Del. HC: Court to Take up Matter Referred to Arbitral Tribunal if Urgency Occurs  ||  Guj. HC: Asking Unknown Woman her Name, Address Doesn’t Constitute Sexual Harassment  ||  SC: In Cases of Long Incarceration, Watali Judgement Cannot be Cited as a Precedent  ||  Kerala HC: BNSS to be Applicable in all Criminal Appeals after 1st July, 2024    

SC Issues Notice in Plea Challenging MP HC’s Order of Staying Reservation Notification - (30 Nov 2021)

ELECTION

Supreme Court has issued notice in the Special Leave petition assailing Madhya Pradesh High Court's interim order of staying the notification related to method of reservation in the civic body elections. The Court had stayed the notification dated December 10, 2020 to the extent it reserved those offices of Chairperson (Mayor/President) of Municipality (Municipal Council/Municipal Corporation) for SC or ST which were reserved for the same category in the last municipal election of 2014.

Tags : SUPREME COURT   ORDER OF STAYING RESERVATION NOTIFICATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved