Karnataka HC: Can’t Provide Free Bus Service to Enable Voters to Reach Polling Booth  ||  Gau. HC Declares Levy of Court Fee at the rate of 7% for Grant of Probate as Unconstitutional  ||  Cal. HC: Can’t Say Retracted Statement to be Involuntary Without Being Examined by Court  ||  Supreme Court: Union Directed to Deport 17 Foreigners in Assam’s Transit Camps  ||  Recommendations Made by Gujarat HC for Promotions of Judicial Officers Upheld by Supreme Court  ||  SC: Can’t Charge Friends/Relative for Offence of Bigamy by Mere Presence in Second Marriage  ||  ICAI Rule Limiting Number of Tax Audits by Chartered Accountants Every Year Upheld by Supreme Court  ||  Supreme Court Explains 7 Sub-Rights that Must be Protected by State During Land Acquisition  ||  SC: Accused Can’t be Arrested by ED After Special Court has Taken Cognizance of PMLA Complaint  ||  SC: Employees Filing Writ Petitions Against Air India After its Privatisation, Not Maintainable    

Rajasthan High Court: Reinstate Ayurvedic Doctors Who Haven’t Attained 62 Years of Age - (01 Mar 2024)

SERVICE

Rajasthan High Court has directed that those ayurvedic doctors who have been superannuated on attaining the age of 60 years but have not completed the age of 62 years, be reinstated in service.

Tags : RAJASTHAN HIGH COURT   AYURVEDIC DOCTORS   REINSTATEMENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved