Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics  ||  Supreme Court: Stay Orders of High Court on Trials Not to Get Vacated Automatically  ||  Supreme Court: Can’t Apply TDS to Business Undertakings Where Assessee Not Paying Income  ||  Kerala HC: Can’t File HC Petition For Same Detention Order Even on Raising New Grounds  ||  Del HC: No Restraint in Grant of Bail Under S. 37 of NDPS Act For Undue Delay in Completion of Trial  ||  Gau. HC: Conviction Under Section 489B of Indian Penal Code Set Aside For Lack of Mens Rea  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act    

NGT Serve Notices on Auto Centres - (27 Aug 2015)

National Green Tribunal (NGT) has sought reply from Centre on a plea alleging inaction for allowing automobile service centres to operate in residential areas of South Delhi.

Tags : NATIONAL GREEN TRIBUNAL   AUTO CENTRES  

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