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 Rejects Appeal for PMET Retest - (22 Sep 2015)

Punjab and Haryana High Court has rejected appeal filed by 15-odd students seeking retest of Punjab Pre-Medical Entrance Test (PMET) 2015, conducted by Baba Farid University of Health Sciences (BFUHS), Faridkot, in May.

Tags : PUNJAB AND HARYANA HIGH COURT  PRE-MEDICAL ENTRANCE TEST (PMET) 2015  

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