Kar. HC: NOC from Landlord for Renewing Trade License of Leased Property Can’t be Insisted by BBMP  ||  Karnataka HC: Can’t Direct Husband With 75% Disability to Pay Maintenance to Wife  ||  SC: To Use Accused’s State. on Fact Discovery, Prose. Needs to Establish That No One Knew About it  ||  Bom HC: Pre-Condition of Complaint Can’t be Insisted by Hospitals to Provide Care to Pregnant Minor  ||  Delhi High Court Directs Delhi Govt. to Pay Rs. 738 Cr to MCD for Payment of Outstanding Dues  ||  Supreme Court: Jurisdiction of HC Under Article 226 Explained When Alternate Remedies Available  ||  Del HC: Abetm. of Suicide’s Trial Can’t Solely be Based on Mention of Person's Name in Suicide Note  ||  CESTAT: No Service Tax to be Levied on Flats Construc. Prior To 01.07.2010 Having Less Than 12 Flats  ||  Bombay High Court: Can’t Use Senior Citizenship Act as Machinery to Settle Property Disputes  ||  Delhi High Court: Not Compulsory to Use the Word ‘Seat’ in an Arbitration Clause    

MP HC: Reg. Mandating Students to Opt Same Subjects in Classes XI & XII Has No Retrospective Appl. - (06 Feb 2024)

EDUCATION

Madhya Pradesh High Court while allowing a student to appear for examinations in the Biology stream of Class XII instead of Mathematics has held that Madhya Pradesh Board of Secondary Education's Circular mandating the opting of the same stream in Class XI and XII has no retrospective application.

Tags : MADHYA PRADESH HIGH COURT   RETROSPECTIVE APPLICATION   MADHYA PRADESH BOARD OF SECONDARY EDUCATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved