Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Gau. HC: Party Can Invoke Arbitration Despite Alternative Remedy Available Under RERA Act  ||  Mad. HC: Sexual Harassment at Workplace a ‘Continuing Offence’ If Causes Constant Trauma and Fear  ||  Delhi High Court: U/S 9 of Arbitration and Conciliation Act, 1996, Scope of Inquiry is Limited  ||  Meghalaya High Court: Bail Plea Rejected Despite Delay in Trial  ||  Pat. HC: After Commen. of Trial, Amen. of Pleadings Allowed if Required to Arrive at Just Conclusion  ||  Gau. HC: If Delay in Filing Matri. Appeal Not Satisfactorily Expl., Bar Against Remarriage Not Applic  ||  Bombay High Court: Release of Film "Shaadi Ke Director Karan Aur Johar" Restrained  ||  Mad. HC: Separate Norms for Transgender Persons in Employment and Education    

Allahabad HC Orders Action Against CWC Chairman for Failure to Follow Junaid Case Guidelines - (20 Dec 2021)

Allahabad High Court has ordered action against the Chairman, Child Welfare Committee of district Pilibhit who failed to follow the guidelines laid down by the High Court in the case of Junaid vs. State of Uttar Pradesh and another.

Tags : ALLAHABAD HIGH COURT   JUNAID CASE GUIDELINES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved