All. HC: Police Protection Ordered for a Man Involved in a Live-in Relationship With a Transwoman  ||  Del. HC: Donor/Recipient to be Informed Via WhatsApp/Email about Deficie. in Organ Transplant Docs.  ||  All. HC: Juris. While Dealing With S.34 App. Can’t be Disputed by Party Filing S.9 App. in One Court  ||  SC: Can’t Deny Permanent Status to Workmen Who Worked Without Interruption for 480 Days in 24 Months  ||  SC: Jharkhand CM Hemant Soren's Withdraws Petition Challenging His Arrest by ED  ||  Del. HC Quashes Order Upholding Arbitral Award Directing SpiceJet to Pay ?270 Cr. to Kalanithi Maran  ||  Ker. HC: Right of Accused to Seek Speedy Testing of Seized Drugs/Substances Under NDPS Rules, 2022  ||  P&H HC: Conviction of Wife for Killing Minor Son Amounts to Cruelty; Grant of Divorce Upheld  ||  Supreme Court: If the Presence of Litigant is Required, Courts Should Allow Them to Appear Virtually  ||  SC: PwD Allowed to Attend Interview if They Have Got Minimum Marks Prescribed For SC/ST Categories    

AP HC Directs on Filing of Counter Affidavit on PRC Recommendations Within 3 Weeks - (02 Feb 2022)

SERVICE

Andhra Pradesh High Court has directed the State government to file a counter affidavit with regard to the 11th Pay Revision Commission (PRC) recommendations within three weeks, and ordered that there be no recovery from the allowances of any employee during the course of the implementation of the G.O. Ms. No.1, through which the Revised Pay Scales 2022 (RPS) were notified on January 17.

Tags : ANDHRA PRADESH HIGH COURT   PRC RECOMMENDATIONS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved