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    

Madras HC Directs State to Include Three Educational Experts in Panel - (08 Nov 2016)

Madras High Court has directed State Government to include three educational experts in committee constituted by Government to deal with issues, including minimum land requirement, relating to 746 unauthorized schools.

Tags : MADRAS HIGH COURT   UNAUTHORIZED SCHOOLS   EDUCATIONAL EXPERTS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved