Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

Bombay HC: Writ Petitions No Longer Maintainable Against Air India Owing to Airline's Privatization - (22 Sep 2022)

CIVIL

Bombay High Court has held that writ petitions brought by Air India Ltd employees against the company over salaries and promotions are no longer maintainable in light of the airline's privatization, even though petitions were maintainable when they were instituted.

Tags : BOMBAY HIGH COURT   WRIT   AIR INDIA   PRIVATIZATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved