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  ||  Supreme Court: Regulations of University Grants Commission are Binding on Universities  ||  Ker. HC: Assessment Order Quashed on Finding that Assessee Not Provided Effective Hearing  ||  Bom. HC: All Necessary Measures to be Taken to Prevent Law & Order Breach During Ram Navami Rally  ||  Del. HC: False Accusation of Child Abuse More Painful than Rigours of Trial and Imprisonment  ||  Supreme Court: Actual Statement Made by Person in the Court is Evidence Before Court  ||  Bombay HC: Court Setting Aside Magistrate's Order for Police Investi. Won’t Lead to Quashing of FIR  ||  SC: Evidence by Power of Attorney Holders Can Only be Given of Facts Within Their Personal Knowledge  ||  Delhi High Court: Compensation Can be Awarded on Guesswork When it is Difficult to Prove Loss    

Kerala HC: Governor Could Not Have Asked VCs to Resign - (27 Oct 2022)

CIVIL

Kerala High Court while setting aside communications issued by the Chancellor asking the Vice Chancellors (VCs) of the Universities to resign has held that the Kerala State Governor Arif Mohammed Khan, in his capacity as Chancellors of nine universities, could not have asked VCs to resign.

Tags : KERALA HIGH COURT   VICE CHANCELLORS   RESIGN  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved