BCI to Del. HC: Foreign Lawyers and Firms Entering India Will Also be Helpful for Indian Lawyers  ||  Mad. HC: In MTP Cases, SP or DCP to be Personally Responsible if Identity of Minor Gets Leaked  ||  NCLT: Insolvency Plea by BCCI against Byju’s Admitted  ||  SC: Imprisonment Till Rising of Court is a Very Lenient Punishment for Offence of Bigamy  ||  Karnataka HC: Aim of Preventive Detention is to Ensure Peace in Society  ||  Ker. HC: Second Opinion to Determine Authenticity of Disability Certificate Can be Sought by MACT  ||  Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property    

SC Upholds Constitutional Validity of Section 3A(3) HPMVT Act - (16 Jan 2023)

MOTOR VEHICLES

Supreme Court has upheld the constitutional validity of levy of additional special road tax under Section 3A(3) of Himachal Pradesh Motor Vehicles Taxation (HPMVT) Act, 1972.

Tags : SUPREME COURT   CONSTITUTIONAL VALIDITY   HPMVT ACT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved