Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act  ||  Jh. HC: Can’t Cancel Bail Unless There is Violation of Bail Conditions or Accused Impedes Fair Trial  ||  Guidelines Issued by Delhi High Court for Trial Court Judges to Decide Transfer Applications  ||  P&H HC: Presence of Magistrate Mandatory to Prove Compliance With Section 52A of the NDPS Act    

Punjab and Haryana HC Notice Punjab, Haryana, Chandigarh Govt Over 'Caste Column' in FIRs - (18 Apr 2017)

Punjab and Haryana High Court has issued notice to Governments of Punjab, Haryana and Chandigarh on a PIL that wants the column giving caste details deleted from FIRs and other documents of criminal prosecution.

Tags : PUNJAB AND HARYANA HIGH COURT   FIR   CASTE COLUMN  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved