Bom HC: Person Cannot be Deprived of Right to Sleep by Recording Statements at Unearthly Hours  ||  Supreme Court: Enable E-Filing & Virtual Appearance Facilities At UP District Courts  ||  Supreme Court: Regulations of University Grants Commission are Binding on Universities  ||  Ker. HC: Assessment Order Quashed on Finding that Assessee Not Provided Effective Hearing  ||  Bom. HC: All Necessary Measures to be Taken to Prevent Law & Order Breach During Ram Navami Rally  ||  Del. HC: False Accusation of Child Abuse More Painful than Rigours of Trial and Imprisonment  ||  Supreme Court: Actual Statement Made by Person in the Court is Evidence Before Court  ||  Bombay HC: Court Setting Aside Magistrate's Order for Police Investi. Won’t Lead to Quashing of FIR  ||  SC: Evidence by Power of Attorney Holders Can Only be Given of Facts Within Their Personal Knowledge  ||  Delhi High Court: Compensation Can be Awarded on Guesswork When it is Difficult to Prove Loss    

Calcutta HC Directs to Withdraw Notice Preventing Students from Classes for Default of Dues - (20 Apr 2022)

EDUCATION

Calcutta High Court has reiterated that unaided private schools whose names had come up regarding allegations of arbitrary fee hike during the pandemic cannot deny promotion to any student or withhold report cards for non-payment of fees.

Tags : CALCUTTA HIGH COURT   UNAIDED PRIVATE SCHOOLS   ARBITRARY FEE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved