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  ||  Delhi High Court: Victim Cannot Seek Right to be Impleaded in Criminal Revision  ||  All. HC: Extension of Limitation Under A&C Act Can’t be Sought if Party Aware of Contents of Award  ||  Delhi High Court: Material on Which Prosecution Bases its Case Cannot be Disclosed in Parts  ||  Del. HC: Requisite Documents Forming Basis of Show Cause Notice Must be Provided to the Party  ||  Delhi HC: Sensitization of Trial Court Judges Required in Pronouncing Judgements on Conviction  ||  Uttarakhand High Court’s Order for its Relocation Outside Nainital, Stayed by Supreme Court  ||  Suo Motu Cognizance Taken by Gujarat High Court of Fire Accident at TRP Gaming Zone in Rajkot  ||  Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused    

SC to Jharkhand HC: Communicate the Marks Obtained By Candidates in Viva Voce Within 4 Weeks - (29 May 2023)

SERVICE

Supreme Court has directed the Jharkhand High Court to communicate to petitioners and impleaders, who are candidates for the post of District Judge in the State the marks obtained by them in the viva voce examination within a period of four weeks.

Tags : SUPREME COURT   JHARKHAND HIGH COURT   VIVA VOCE EXAMINATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved