All. HC: Police Protection Ordered for a Man Involved in a Live-in Relationship With a Transwoman  ||  Del. HC: Donor/Recipient to be Informed Via WhatsApp/Email about Deficie. in Organ Transplant Docs.  ||  All. HC: Juris. While Dealing With S.34 App. Can’t be Disputed by Party Filing S.9 App. in One Court  ||  SC: Can’t Deny Permanent Status to Workmen Who Worked Without Interruption for 480 Days in 24 Months  ||  SC: Jharkhand CM Hemant Soren's Withdraws Petition Challenging His Arrest by ED  ||  Del. HC Quashes Order Upholding Arbitral Award Directing SpiceJet to Pay ?270 Cr. to Kalanithi Maran  ||  Ker. HC: Right of Accused to Seek Speedy Testing of Seized Drugs/Substances Under NDPS Rules, 2022  ||  P&H HC: Conviction of Wife for Killing Minor Son Amounts to Cruelty; Grant of Divorce Upheld  ||  Supreme Court: If the Presence of Litigant is Required, Courts Should Allow Them to Appear Virtually  ||  SC: PwD Allowed to Attend Interview if They Have Got Minimum Marks Prescribed For SC/ST Categories    

AP HC Stops Govt From Taking Over Ahobilam Mutt Temple; finds Violative Of Article 26(d) - (17 Oct 2022)

TRUSTS AND SOCIETIES

Andhra Pradesh High Court has ruled that the State's decision to appoint an 'Executive Officer' to control and manage the affairs of Ahobilam Temple in Kurnool is violative of Article 26(d) of the Constitution and affects the Mathadipathis' right of administration.

Tags : ANDHRA PRADESH HIGH COURT   AHOBILAM   KURNOOL  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved