Tel. HC: Can’t Discredit Deposition of Pardanashin Lady, Acquittal Overturned in Murder Case  ||  Bom. HC: Robust Mechanism to be Developed for Imposing Costs on Individuals Misusing Judicial Process  ||  Supreme Court: Firm Action to be Taken Even if 0.001% Negligence in NEET –UG 2024 Exam  ||  Meg. HC: In Service Matters, Claim of Additional Increment is Not a Continuing Ground  ||  Bom HC: Can’t Register Similar TM for Drug Treating Similar Ailment But Having Different Composition  ||  Bom HC: Temporary Injunction Granted in Favour of Pidilite in Infringement of Registered Design Suit  ||  Teacher’s Resignation Treated as Voluntary Retirement by Meg. HC, Entitles Her to Pension & Benefits  ||  Bombay HC Permits Slaughtering of Animals For Bakri Eid in Protected Area Around Vishalgad Fort  ||  Ker.HC:While Ordering Maintenance, Magistrate Must Specify Whether it is Provided under CrPC or HAMA  ||  Gujarat High Court Sets Aside Order Which Interfered With Reasoned Arbitration Award    

P&H HC: Licensing Authority Can Refuse to Grant Arms Licence U/S 14 Arms Licence Act - (11 May 2022)

CIVIL

Punjab and Haryana High Court while dealing with a petition in which an application for grant of an arms license was rejected has held that the reasons assigned for dismissing an application cannot be different from those prescribed under Clause (a) and (b) of Section 14(1) of the Arms Act, 1959.

Tags : PUNJAB AND HARYANA HIGH COURT   ARMS LICENCE   ARMS ACT   1959  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved