Allahabad HC: Pension Can’t Be Withheld For Incident That Occurred Four Years Prior to Retirement  ||  Cal. HC: Jurisdiction Can’t Be Assumed By Consumer Forum When Arbitration Prescribed By Special Law  ||  Calcutta High Court: Court Not Merely Obligated to Appoint Arbitrator u/s 11(6) of A&C Act  ||  Supreme Court: Suit of Injunction Not Maintainable if Plaintiff Fails to Prove Title Over Property  ||  SC: Deemed Income of Homemaker Can’t Be Less Than Daily Wages Prescribed Under Minimum Wages Act  ||  Ori HC: Can’t Recover Excess Payment Made to Emp. From Leave Encashment Benefits Post Retirement  ||  Delhi High Court: Can’t Use Senior Citizens Act For Purposes of Property Dispute  ||  Central Government Modifies Surrogacy (Regulation) Rules, 2022  ||  Delhi High Stays Judgement Related to Investigation Under PMLA  ||  SC: Circumstantial Evidence Has to Be Supported With Other Evidence in Order to Make it Strong    

Del. HC: Not Arbitrary to Exclude Individual Veterinarians from Animal Birth Control Programme - (10 Oct 2023)

CIVIL

Delhi High Court has held that the exclusion of individual veterinarians from the animal birth control programme is not unjust or arbitrary as the differentiation between veterinarians and Animal Welfare Organisations is purpose-driven and grounded in sound rationale.

Tags : DELHI HIGH COURT   ANIMAL BIRTH CONTROL PROGRAMME   VETERINARIANS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved