Kerala High Court: Bail Application Allowed on Ground of Procedural Infraction by Detecting Officer  ||  Delhi High Court: First-Come-First-Serve Criteria Under Election Symbols Order, 1968 Upheld  ||  SC: Open Schools Recognized by CBSE Shall be Recognized by National Medical Council For NEET  ||  MeitY: Social Media Intermediaries to Take Permission Before Launching AI Products in Country  ||  NBDSA Imposes Penalty on Several News Channels for Spreading Communal Hatred  ||  NBDSA Issue Guidelines For Broadcasting Information Related to LGBTQIA+ Community  ||  Gauhati High Court Frames Policy For Persons With Disabilities  ||  All. HC: Bail Granted to Assessee Since Proceedings u/s 70 and 74 of GST Act Pending for Too Long  ||  Kar. HC: Deflection From Terms of Compromise Will Lead to Re-Imposition of Conviction Order  ||  Supreme Court: MPs/MLAs Cannot Claim Immunity Under Constitution of India For Receiving Bribe    

All. HC: Raise Claims for Arrears of Rent Through DJs, Don't Take Recourse to Judicial Proceedings - (17 May 2023)

SERVICE

Allahabad High Court has directed Judicial Officers seeking claims for arrears of rent in cases where Judicial officer was not provided Government accommodation, to raise such claims through their respective District Judges (DJS) and avoid recourse to judicial proceedings.

Tags : ALLAHABAD HIGH COURT   ARREARS OF RENT   JUDICIAL PROCEEDINGS   DISTRICT JUDGES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved