Cal. HC: WB Government Directed to Finalise Minimum Wage of Tea Plantation Workers Within Six Weeks  ||  Delhi HC: Woman Cannot be Held Liable for Her Lover Committing Suicide Due to Love Failure  ||  All. HC: Medical Report Determining Age of Victim in POCSO Cases to be Submitted to Court Promptly  ||  Concerns About Rise in Low-Quality Law Colleges Raised by Bar Council of India  ||  Appointment of Technical Assistants as Assistant Engineers in Tamil Nadu PWD Upheld by Supreme Court  ||  Committee to Examine Issues Relating to Queer Community Constituted by Central Government  ||  Karnataka High Court: Accused can’t be Morally Convicted by Trial Court in Absence of Legal Proof  ||  Supreme Court in Plea for 100% EVM-VVPAT Verification: Human Interference to Create Problems  ||  Bom HC: Person Cannot be Deprived of Right to Sleep by Recording Statements at Unearthly Hours  ||  Supreme Court: Enable E-Filing & Virtual Appearance Facilities At UP District Courts    

DY Chandrachud Appointed as 50th CJI, to Take Oath on Nov 9 - (18 Oct 2022)

CONSTITUTION

President of India has appointed Justice Dhananjaya Yeshwant Chandrachud as the Chief Justice of India (CJI) w.e.f 9th November 2022. He will take over as the 50th CJI after incumbent CJI U U Lalit retires. Justice Chandrachud will have a term of over two years until November 10, 2024.

Tags : PRESIDENT OF INDIA   CHIEF JUSTICE OF INDIA  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved