Allahabad HC: Pension Can’t Be Withheld For Incident That Occurred Four Years Prior to Retirement  ||  Cal. HC: Jurisdiction Can’t Be Assumed By Consumer Forum When Arbitration Prescribed By Special Law  ||  Calcutta High Court: Court Not Merely Obligated to Appoint Arbitrator u/s 11(6) of A&C Act  ||  Supreme Court: Suit of Injunction Not Maintainable if Plaintiff Fails to Prove Title Over Property  ||  SC: Deemed Income of Homemaker Can’t Be Less Than Daily Wages Prescribed Under Minimum Wages Act  ||  Ori HC: Can’t Recover Excess Payment Made to Emp. From Leave Encashment Benefits Post Retirement  ||  Delhi High Court: Can’t Use Senior Citizens Act For Purposes of Property Dispute  ||  Central Government Modifies Surrogacy (Regulation) Rules, 2022  ||  Delhi High Stays Judgement Related to Investigation Under PMLA  ||  SC: Circumstantial Evidence Has to Be Supported With Other Evidence in Order to Make it Strong    

Karnataka HC Directs State to Register New Non-Transport Vehicles As Per Prior Rules - (08 Dec 2021)

MOTOR VEHICLES

Karnataka High Court has directed the State Government to register new non-transport vehicles and fully-built transport vehicles on first sale as per the rules that existed prior to enacting a new rule, which allowed authorised dealers of such vehicles to register vehicles with effect from October 31.

Tags : KARNATAKA HIGH COURT   REGISTER NEW NON-TRANSPORT VEHICLES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved