Ker. HC: Independent Evidence of Accomplice Sufficient in Itself to Sustain Conviction  ||  Del HC: Nodal Authority Appointed for Drafting Procedure to Prevent Tree Felling in North Campus, DU  ||  Ker. HC: Baseless Apprehensions That Lawyer Will Act Illegally Should Not be Made by Courts  ||  Mobile e-Sewa Kendra on Bharat Benz Minibus Launched by Kerala High Court  ||  Kar. HC: Service Charge Cap on App-Based Auto Rides Upheld  ||  Plea by Moti Mahal in Delhi High Court for Cancellation of Daryaganj Restaurant’s Trademark  ||  Allahabad HC: Police Officials Duty Bound to Produce Accused Before Court  ||  Kerala High Court: Court Granting Bail Can Cancel it, if Conditions are Violated  ||  Cal HC: Death to be Presumed of Employee Untraceable for 7 Years, Heirs Entitled to Terminal Benefit  ||  Bom. HC: One-Week Bail Granted to Life Convict to Appear in Entrance Test    

SC Modified its Previous Order Mandating 1 Km ESZ Around Protected Forests - (27 Apr 2023)

ENVIRONMENT

Supreme Court while modifying its previous order dated June 3, 2022 that mandated a 1 km Eco-Sensitive Zone (ESZ) around protected forests, has observed that ESZ cannot be uniform and will be Protected Area specific.

Tags : SUPREME COURT   ECO-SENSITIVE ZONE   PROTECTED FORESTS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved