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    

Allahabad HC: Members of Bar are Free to Hold Meeting to Condole Demise of Any Member - (03 Jan 2022)

Allahabad High Court has observed that the Members of the Bar are free to hold a meeting to condole the demise of any member or anyone else, but they do not have the right to obstruct the functioning of Courts.

Tags : ALLAHABAD HIGH COURT   MEETING TO CONDOLE DEMISE OF ANY MEMBER  

Share :        

Disclaimer | Copyright 2022 - All Rights Reserved