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    

Madras HC Strikes Down Women Reservation in Excess of 50% for Chennai Corporation Polls - (12 Jan 2022)

ELECTION

Madras High Court has held that reservation can only be based on the total number of seats in the Municipality and not on Zonal wise demarcation in a plea against reservation in excess of 50 per cent for women in Greater Chennai Municipal Corporation.

Tags : MADRAS HIGH COURT   WOMEN RESERVATION IN CHENNAI CORPORATION POLLS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved