Del. HC: Detailed Reasons Not to be Given by Arbitrator When Granting Request to Summon Witnesses  ||  Del. HC: Detailed Reasons Not to be Given by Arbitrator When Granting Request to Summon Witnesses  ||  SC: Before Decision of Arrest, Materials Exonerating Accused Must also be Considered  ||  HP HC: No Requirement of Practicing for 7 Years for Appointment as District Judge  ||  SC: For Smooth Functioning of CIC, Commissioner has Power to Form Benches & Frame Regulations  ||  SC: BMW Directed to Pay Rs. 50 Lakhs as Compensation for Supply of Defective Car  ||  SC: Before Initiating Trap Proceedings against Public Servants, Demand of Bribery to be Verified  ||  Supreme Court: Cannot Include Confession Made before Police in Charge Sheet  ||  Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material    

Madhya Pradesh HC Seeks NHAI’s Response over Steps Taken to Improve Roads - (19 Dec 2016)

Madhya Pradesh High Court has directed National Highway Authority of India’s (NHAI) Bhopal Regional Officer to furnish details of steps it has proposed to make State roads motorable.

Tags : MADHYA PRADESH HIGH COURT   NATIONAL HIGHWAY AUTHORITY OF INDIA  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved