Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused  ||  SC: No Direction to ECI to Publish Info. Regarding Disclosure of Final Data of Voter Turnout  ||  BCI Issues Circular Regarding Implementation of Set of Reforms in Legal Education  ||  SC: Can’t Treat Prosecution’s Version as Gospel Truth in POCSO Cases  ||  Supreme Court: Bail Matters Should Rest and End With High Courts  ||  MP HC: Can Allow Filing of WS Beyond Limitation Period if Exceptional Circumstances are Made Out  ||  ChatGPT Used by Manipur High Court for Research to Pass Order  ||  All. HC: Cost Imposed on Party for Filing False Affidavit Before Authority to Grab Widow’s Property  ||  SC: Can’t Set Aside Conviction if Statement of Accused Not Used for Evidence While Cross-Examination  ||  Cal. HC: POSH Committee to Re-Consider Complaint Dismissed for Being Barred by Limitation    

Supreme Court Seeks Reply from Govt. over Pension for Fast Track Court Judges - (21 Sep 2015)

Supreme Court has issued notices and sought responses from Tamil Nadu Government and Registrar of Madras High Court on a plea seeking pensionary benefits for former Fast Track Court (FTC) judges, appointed on ad-hoc basis like other retired judicial officers.

Tags : SUPREME COURT  PENSION FOR FAST TRACK COURT JUDGES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved