Del. HC: Entities Restrained from Infringing Personality Rights of Actor Jackie Shroff  ||  Bom HC: Authorisation to Export Necessary Even if Exporter has License to Sell Drugs for Med. Purpose  ||  Constitution Bench Judgment Not Considered, Supreme Court Recalls Judgement Passed in 2022  ||  SC: Full Ownership of Property Under S.14 (1) Can be Claimed by Hindu Woman Only if She Possesses it  ||  Supreme Court: Can’t Apply CrPC Retrospectively to Jammu & Kashmir Before 31.10.2019  ||  Mad. HC: Ritual of Devotee Rolling Over Leaves on Which Food Was Eaten by Others, Allowed  ||  Karnataka HC: Can’t Provide Free Bus Service to Enable Voters to Reach Polling Booth  ||  Gau. HC Declares Levy of Court Fee at the rate of 7% for Grant of Probate as Unconstitutional  ||  Cal. HC: Can’t Say Retracted Statement to be Involuntary Without Being Examined by Court  ||  Supreme Court: Union Directed to Deport 17 Foreigners in Assam’s Transit Camps    

Delhi HC: Barricades Continue to Remain Unmanned in Delhi at Various Places - (14 Nov 2022)

CIVIL

Delhi High Court while seeking a detailed report on the number of barricades put up by Delhi Police and Resident Welfare Associations under each of the police stations, has observed that unmanned barricades continue to be spotted on the roads in the national capital.

Tags : DELHI HIGH COURT   BARRICADES   REPORT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved