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  ||  Cal. HC: To Prevent Arbitral Awards from Becoming Meaningless They Should be Made Real  ||  Raj HC: Cognizance Can be Taken by Sessions Court Against Accused Who Haven’t Yet Been Chargesheeted  ||  SC: In Absence of Special Court for UAPA Cases, Sessions Court Will Have Jurisdiction to Try them    

Supreme Court Sets Aside Order Disqualifying Manipur MLA's Keshtrimayum Biren Singh - (09 Dec 2021)

CIVIL

Supreme Court has set aside an order of disqualification passed by the Speaker of Manipur Legislative Assembly disqualifying Keshtrimayum Biren Singh, Yengkhom Surchandra Singh and Sanasam Biren Singh from the term of the 11th Legislative Assembly of Manipur.

Tags : SUPREME COURT   MANIPUR MLA'S KESHTRIMAYUM BIREN SINGH  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved