Supreme Court: Benefit of Section 436A CrPC Extends Even to Accused Under PMLA  ||  Supreme Court: Can’t Order Confiscation of Vehicle Without Hearing its Registered Owner  ||  Allahabad High Court: Taunting a Person for Giving Less Dowry Not a Penal Offence  ||  All. HC: Collector Being Quasi-Judicial Authority Has No Statutory Power to Review/Recall Order  ||  All HC: High Court Appointing Arbitrator has Power to Extend Arbitrator's Mandate u/s 29A of A&C Act  ||  SC: Centre Recommended to Frame Comprehensive Sentencing Policy  ||  Supreme Court: Court Which Granted Bail Can Cancel it if Serious Allegations Made  ||  Supreme Court: SEZ Developers Must Apply for Recognition and be Scrutinized  ||  SC: Comments to be Made Within Public View to Punish Person for Casteist Insults Under SC/ ST Act  ||  P&H HC: Bail Petition Rejected of Travel Agent Accused of Defrauding a Man for Processing Visa    

SC Allows PCI to Consider Applications Received for c for 2023-2024 - (20 Dec 2022)

EDUCATION

Supreme Court has allowed Pharmacy Council of India's (PCI) application seeking permission to consider for next academic year 2023-24, applications received for the establishment of new pharmacy colleges.

Tags : SUPREME COURT   PHARMACY COUNCIL OF INDIA   PHARMACY COUNCIL OF INDIA'S  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved