Kerala High Court: Bail Application Allowed on Ground of Procedural Infraction by Detecting Officer  ||  Delhi High Court: First-Come-First-Serve Criteria Under Election Symbols Order, 1968 Upheld  ||  SC: Open Schools Recognized by CBSE Shall be Recognized by National Medical Council For NEET  ||  MeitY: Social Media Intermediaries to Take Permission Before Launching AI Products in Country  ||  NBDSA Imposes Penalty on Several News Channels for Spreading Communal Hatred  ||  NBDSA Issue Guidelines For Broadcasting Information Related to LGBTQIA+ Community  ||  Gauhati High Court Frames Policy For Persons With Disabilities  ||  All. HC: Bail Granted to Assessee Since Proceedings u/s 70 and 74 of GST Act Pending for Too Long  ||  Kar. HC: Deflection From Terms of Compromise Will Lead to Re-Imposition of Conviction Order  ||  Supreme Court: MPs/MLAs Cannot Claim Immunity Under Constitution of India For Receiving Bribe    

SC: Hawker Can't Claim Right to Leave Goods & Wares Overnight at Hawking Place - (15 Apr 2022)

CIVIL

Supreme Court has observed that any hawker can be permitted to hawk in the market only as per the hawking policy and not against the same. The Court has observed that a hawker has no right to insist that he may be permitted to keep his goods and wares at the place where he is hawking overnight.

Tags : SUPREME COURT   HAWKER   RIGHTS   STORAGE OF GOODS   HAWKING PLACE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved