SC: Litigant Can't be Expected to Wait Indefinitely for Reasons  ||  SC: Suit is Liable to be Dismissed if Necessary Party is Not Impleaded  ||  Del HC: Recovery of Annual Report & Share Cert. from Assessee's Premises Not Incriminating Documents  ||  Delhi HC: No PMLA Proceedings After Quashing of FIR Against Accused  ||  Kerala HC Initiates Suo Motu PIL to Include 'Congenital Adrenal Hyperplasia' as Rare Disease  ||  P&H HC: Every Adult has Right to Live With Person of Choice  ||  Kerala HC: Whether Suit Falls Under Section 92 of CPC Has to be Decided Before Trial  ||  All. HC: Only Governor Can Take Action if Govt Servant Found Guilty of Misconduct After Retirement  ||  Bombay HC: Daughter Making Monetary Demand from Father Not Meant to Abet His Suicide  ||  SC Rejects Uddhav Group's Plea to Stop EC from Deciding Shinde's Claim as Real Shiv Sena    

Kar. HC to State: Remove All Encroachments on Storm Water Drains Immediately - (13 Sep 2022)

CIVIL

Karnataka High Court has directed State Government and Bruhat Bengaluru Mahanagara Palike (BBMP) to take immediate steps for removal of all encroachments on Storm Water Drains immediately and to ensure prevention of dumping of all kind of wastes and other pollutants into Storm Water Drains.

Tags : KARNATAKA HIGH COURT   ENCROACHMENT   STORM WATER DRAINS  

Share :        

Disclaimer | Copyright 2022 - All Rights Reserved