P&H HC: Bail Petition Rejected of Travel Agent Accused of Defrauding a Man for Processing Visa  ||  SC: Conviction for Stalking Quashed Due to Marriage Between Convict and Complainant  ||  All HC: S. 33-G UP Sec. Education Act a Benefi. Prov. for Teachers Serving for More Than 2 Decades  ||  All HC: SI Fixed at 6% p.a On Excess/Less Determination of Provi. Tariff Ultra Vires Electricity Act  ||  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    

Allahabad HC to SEC: Notify ULB Polls Without OBC Quota - (28 Dec 2022)

ELECTION

Allahabad High Court while observing that State Government doesn't fulfill the Triple Test Formality, has directed State Election Commission (SEC) to immediately notify the Urban Local Body (ULB) Polls without OBC reservation, and shall include the reservation for women.

Tags : ALLAHABAD HIGH COURT   STATE ELECTION COMMISSION   ULB POLLS   TRIPLE TEST  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved