Del. HC: Mitsubishi Corporation Can’t Deduct TDS on The Amount Not Chargeable to Tax in India  ||  Delhi HC: Prospective Adoptive Parents Can't Demand Their Choice on Which Child to Adopt  ||  Supreme Court: Termination of Woman Nursing Officer on Grounds of Her Marriage is Unconstitutional  ||  Supreme Court: Accused Absolved of Charges Under IPC Can’t Be Charged Under UP Gangsters Act  ||  Supreme Court Quashes Judgement Released by Judge After Retirement  ||  Del. HC: Copy of Arbitration Award Must Be Given Only to The Parties And Not Their Agents/Advocates  ||  Delhi High Court: Contractual Clauses and Party’s Conduct Infer Seat of Arbitration  ||  Del HC: Party’s Agreement to Constitute Arb. Tribunal Precludes Them From Opposing Arbitrator’s App.  ||  Supreme Court: Definition of Forest Given By Godavarman Judgment Should Be Followed By States/UTs  ||  SC: Heightened Caution Must be Exercised By Police When Dispute Involves Unethical Transactions    

Gauhati HC Quashes Notification Prohibiting Sale of Dog Meat in Nagaland - (07 Jun 2023)

COMMERCIAL

Gauhati High Court has quashed the notification issued by Chief Secretary, Nagaland Government that banned the commercial import, trading of dogs, dog markets and commercial sale of dog meat in markets and dine-in restaurants in the State.

Tags : GAUHATI HIGH COURT   NOTIFICATION   PROHIBITION   DOG MEAT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved