Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property  ||  SC: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Karnataka HC: State Directed to Sensitise Police Officers to Register FIR Under BNS and Not IPC  ||  Del. HC: Loans and Advances by NOIDA are Not Commercial Activities, Hence Eligible for Exemption  ||  Del. HC: Transfer Pricing Officer Doesn’t Have Jurisdiction to Question Commercial Expediency    

SC Denies Immediate Relief to Himachal Taxi Operators - (23 May 2016)

Supreme Court has refused to grant any immediate relief to Himachal Pradesh taxi operators, who had pleaded for raising the limit on the number of vehicles allowed to go to Rohtang Pass from the current 1,200 to 6,000-7,000.

Tags : SUPREME COURT   HIMACHAL PRADESH TAXI OPERATORS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved