Supreme Court Expresses Disappointment Over Inadequate Implementation of RPwD Act, 2016  ||  24,000 Teaching and Non-Teaching Jobs Invalidated by Calcutta High Court  ||  24,000 Teaching and Non-Teaching Jobs Invalidated by Calcutta High Court  ||  Del. HC: For Purposes of Article 19(6) of COI National Council for Teacher Education is ‘State’  ||  Karnataka High Court: Smoking Hookah as Addictive and Harmful as Smoking Cigarettes  ||  All. HC: Interest Can’t be Awarded by Labour Court In Proc. for Money Recovery from Empl. u/s 33C(2)  ||  All. HC: Rs. 5 Lakh Cost Imposed on CWC for Sending Minor Living With Mother to Children’s Home  ||  Ker. HC Issues Guidelines for DNA Testing of Children of Rape Victims Who Are Given in Adoption  ||  SC: Fourteen-Year-Old Rape Survivor Allowed to Terminate Twenty-Eight-Week Pregnancy  ||  SC: Government of Himachal Pradesh Directed to Review its Policies on Child Care Leaves    

SC Closes Two Cases After Centre Completed Evacuation of Indian Students from Ukraine - (22 Mar 2022)

CIVIL

Supreme Court has closed two cases after the Centre said it had completed evacuating 22,500 stranded Indian students from the war zone in Ukraine. The Court has taken note Attorney General K K Venugopal's submissions that the Centre, besides bringing back stranded students, is also looking into the representation on their studies being hit by the ongoing war.

Tags : SUPREME COURT   EVACUATION OF INDIAN STUDENTS FROM UKRAINE  

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