Kerala HC: Can’t Condone Delay in Approaching Revision Authority Under Income Tax Act  ||  Karnataka HC: Scope of Judicial Review in Contractual Matters is Extremely Limited  ||  Bom. HC: Release of Film ‘Hamare Baarah’ Permitted After Agreement on Deletion of Certain Portions  ||  All. HC: Without Magistrate’s Permission, Investigation into Non-Cognizable Offence Illegal  ||  Himachal Pradesh High Court: Timeline Cannot be Imposed on Speakers to Decide Resignations of MLAs  ||  Ker. HC: In Quashing Proc. Courts to Look at All Circumstances to See if Case Initiated With Malice  ||  Kar. HC: Women Epicentres of Family Life, Deserve Preferential Treatment in Matters Relating to Bail  ||  Ker. HC: Order Holding Malabar Parota Similar to Bread and Exigible at 5% GST, Stayed  ||  Special Lok Adalat to be Organized by the Supreme Court from July 29  ||  Cal. HC: Bengal Govt. to Ensure Reservation in all Public Employment to Transgender Persons    

Delhi High Court: Extraordinary Leave Is Not A Matter Of Right - (28 Feb 2017)

Delhi High Court has said that “grant of extraordinary leave is not a matter of legal right and every employer, before granting extraordinary leave, has to balance various aspects, including working requirement of employer not being affected on account of leave sought by an employee”.

Tags : DELHI HIGH COURT   EXTRAORDINARY LEAVE   EMPLOYEE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved