SC: No Charity Being Done By State For Paying Compensation to Person Whose Land Was Acquired  ||  Gauhati HC: Can’t Shift Burden of Proof on Accused if Multiple Witnesses of Crime Present  ||  SC: Contempt Notice Issued Against Patanjali For Continued Publishing of Misleading Advertisements  ||  SC: Registry Can’t Decide Whether or Not Review Petiton Merits Relook Through Curative Petiton  ||  Bom. HC: Imprisonment Exceeding Twelve Months Can’t Be Given For Default in Payment of Maintenance  ||  Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque    

Delhi HC to Police: Before Holding Any Such Function, Proper Police Force is Made Available - (18 Aug 2023)

CIVIL

Delhi High Court while observing that it is the responsibility of the police to ensure safety and security of the students when functions/fests take place in any college or institution, has directed Delhi Police to ensure that before holding any such function, proper police force is made available.

Tags : DELHI HIGH COURT   POLICE FORCE   COLLEGE FESTS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved