Cal. HC: Applications Related to ICA Can be Entertained by Single Judge of Commercial Division  ||  Bom. HC: Stock Broker Can’t be Booked for Duping Shareholders Only for Forwarding Whatsapp Messages  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: Delhi Govt. Directed to Implement Hybrid Courts Project on Priority Basis  ||  SC: Dispute regarding Discharge of Contract is Arbitrable as per Arbitration Agreement  ||  SC: Second Sale Deed Can’t be Executed Over Same Plot while First Sale Deed is Pending Registration  ||  SC: Necessary to Create Machinery to Verify Felling of Trees According to Court’s Direction  ||  SC: Executive Decision Previously Taken Can be Withdrawn for Larger Public Interest  ||  Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials    

Update: High Court rosters see change - (10 May 2016)

MANU/PIBU/0435/2016

Administrative

High Courts across the country have seen a shuffling of Chief Justices and judges. Chief Justice of Chhattisgarh High Court, Justice Navin Sinha, has been transferred as Chief Justice of Rajasthan High Court. Justice Deepak Gupta, Chief Justice of Tripura High Court, will replace him in Chhattisgarh.

Justice Tinlianthang Vaiphei has been transferred from Gauhati to Tripura High Court; Justice Ved Prakash Vaish from Delhi to Meghalaya High Court; and Justice Satish Kumar Agnihotri from Madras High Court to Sikkim.

Tags : HIGH COURT   JUDGE   CHIEF JUSTICE   TRANSFER  

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