All. High Court Explains ‘Prima Facie Satisfaction’ of Magistrate Before Summoning/Issuing Process  ||  Kar. HC: Self-Acquired Property Thrown in Common Hotchpot Shall be Treated as Joint Family Property  ||  Bom. HC: Candidates Converting to EWS After Striking Down of SEBC Act Ineligible For Age Relaxation  ||  Del. HC: DDA & MCD Must Put Structural Reforms In Place to Deal With Issue of Illegal Construction  ||  Delhi High Court Dismisses Plea Seeking to Block Article Published By The Print on RAW  ||  Supreme Court: Apple Not Responsible to Trace Stolen Iphone Through Unique Identity Number  ||  Del. HC: Mitsubishi Corporation Can’t Deduct TDS on The Amount Not Chargeable to Tax in India  ||  Delhi HC: Prospective Adoptive Parents Can't Demand Their Choice on Which Child to Adopt  ||  Supreme Court: Termination of Woman Nursing Officer on Grounds of Her Marriage is Unconstitutional  ||  Supreme Court: Accused Absolved of Charges Under IPC Can’t Be Charged Under UP Gangsters Act    

Calcutta HC Allows Sale And Import of Only Green Firecrackers With QR Code in The State - (13 Oct 2022)

ENVIRONMENT

Calcutta High Court has directed the State Pollution Control Board as well as the state police authorities to prevent the importation and sale of firecrackers other than green firecrackers bearing QR codes in any place in the State of West Bengal.

Tags : CALCUTTA HIGH COURT   GREEN FIRECRACKERS   POLLUTION CONTROL BOARD  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved