Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque  ||  Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship    

SC: Suppression of Information of Criminal Case Can be Ignored in Certain Conditions - (22 Mar 2022)

SERVICE

Supreme Court has held that suppression of information relating to a criminal case by a candidate can be ignored in certain situations. The Court has observed that competent authority while dealing with the case related to suppression of material information by a candidate in the selection process has to consider nature of post, nature of duties, impact of suppression on suitability and that the power has to be exercised with due diligence.

Tags : SUPREME COURT   SUPPRESSION OF INFORMATION OF CRIMINAL CASE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved