ITAT: Charitable Trust Engaged in Activities Benefiting for Religion can Claim Exemption U/S 11  ||  Delhi HC Dismisses PIL Praying to Include Group A, B, C & D Officer under Delhi Lokayukta Act  ||  SC to J&K Govt.: Clear Wage Arrears of Sweepers Within 8 Weeks  ||  Gujarat HC Denies Bail to Congress Leader Accused of Conspiring Murder of BJP Councilor  ||  Orissa HC: Unlawful Possession Can't be Defended on Ground that Clause is Prospective in Nature  ||  Delhi HC Directs Google to Remove 'PUMA GUARD' App from Play Store  ||  J&K&L HC Grants Bail to Accused Charged Under UAPA  ||  Kerala Court Remands Former Kerala MLA PC George to 14 Days Judicial Custody in Hate Speech Case  ||  ITAT: Limited Scrutiny can be Converted to Complete Scrutiny with Approval of PCIT Only  ||  ITAT: Assessee Engaged in Generation and Selling of Power can Claim Deduction u/s 801 of ITA    

NCLT Benches to Function Through Virtual Mode from January 3 to January 31 - (03 Jan 2022)

National Company Law Tribunal (NCLT) has decided to revert to Virtual Mode of hearing from January 3, 2022, to January 31, 2022, taking note of the present spike of Covid-19 and its variant.

Tags : NATIONAL COMPANY LAW TRIBUNAL   VIRTUAL MODE OF FUNCTIONING  

Share :        

Disclaimer | Copyright 2022 - All Rights Reserved