Cal. HC: WB Government Directed to Finalise Minimum Wage of Tea Plantation Workers Within Six Weeks  ||  Delhi HC: Woman Cannot be Held Liable for Her Lover Committing Suicide Due to Love Failure  ||  All. HC: Medical Report Determining Age of Victim in POCSO Cases to be Submitted to Court Promptly  ||  Concerns About Rise in Low-Quality Law Colleges Raised by Bar Council of India  ||  Appointment of Technical Assistants as Assistant Engineers in Tamil Nadu PWD Upheld by Supreme Court  ||  Committee to Examine Issues Relating to Queer Community Constituted by Central Government  ||  Karnataka High Court: Accused can’t be Morally Convicted by Trial Court in Absence of Legal Proof  ||  Supreme Court in Plea for 100% EVM-VVPAT Verification: Human Interference to Create Problems  ||  Bom HC: Person Cannot be Deprived of Right to Sleep by Recording Statements at Unearthly Hours  ||  Supreme Court: Enable E-Filing & Virtual Appearance Facilities At UP District Courts    

Cal. HC: Distinction Among Public & Pvt Companies for Exemption in Excise Rule is Ultra Vires - (12 Dec 2023)

EXCISE

Calcutta High Court has struck down the provision in West Bengal Excise (Change in Management) Rules, 2009 which allowed for the levy of such fees from only private companies and not public companies, and held that the provision was unconstitutional for being ultra vires to Article 14.

Tags : CALCUTTA HIGH COURT   ULTRA VIRES   EXCISE RULES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved