Gauhati HC: Can’t Shift Burden of Proof on Accused if Multiple Witnesses of Crime Present  ||  SC: Contempt Notice Issued Against Patanjali For Continued Publishing of Misleading Advertisements  ||  SC: Registry Can’t Decide Whether or Not Review Petiton Merits Relook Through Curative Petiton  ||  Bom. HC: Imprisonment Exceeding Twelve Months Can’t Be Given For Default in Payment of Maintenance  ||  Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque  ||  Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden    

Punjab and Haryana High Court Refuses to Stay Haryana Polls Bar - (15 Sep 2015)

Punjab and Haryana HC has denied to stay provisions of Haryana Panchayati Raj (Amendment) Bill, 2015, through which education qualification was set up for contesting panchayat election, as election process had already begun but results of panchayat polls would be subject to outcome of writ petition.

Tags : PUNJAB AND HARYANA HC  HARYANA PANCHAYATI RAJ (AMENDMENT) BILL   2015  

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