Tuesday, September 22, 2020

Rights of Persons with Disabilities Act, 2016 – Section 34 –...

  SUPREME COURT OF INDIA FULL BENCH ARYAN RAJ — Appellant Vs. CHANDIGARH ADMINISTRATION AND OTHERS — Respondent ( Before : Rohinton Fali Nariman, Navin Sinha and B.R. Gavai, JJ....

Constitution of India, 1950 – Article 32 – Writ Petition –...

  SUPREME COURT OF INDIA DIVISION BENCH ALAPATI JYOTSNA AND OTHERS — Appellant Vs. UNION OF INDIA & OTHERS — Respondent ( Before : Uday Umesh Lalit and Dinesh Maheshwari,...

SSC Paper Leak 2017: SC Refuses To Scrap 2017 SSC CGL...

SSC Paper Leak 2017: SC Refuses To Scrap 2017 SSC CGL Exam Results Sanya Talwar 10 March 2020 8:49 AM The Supreme Court, on Thursday, refused...

All India Council of Technical Education Act, 1987 – Section 2(g)...

SUPREME COURT OF INDIA FULL BENCH THE PHARMACY COUNCIL OF INDIA — Appellant Vs. DR. S.K. TOSHNIWAL EDUCATIONAL TRUSTS VIDARBHA INSTITUTE OF PHARMACY AND OTHERS — Respondent ( Before...

SC Upholds Introduction Of NEET To AYUSH Under Graduate CoursesHELD”Lack of...

SC Upholds Introduction Of NEET To AYUSH Under Graduate Courses Ashok Kini 20 Feb 2020 7:02 PM "Lack of minimum standards of education would result in...

The Court (SC) hereby directs the PCI to give due recognition...

UPREME COURT OF INDIA DIVISION BENCH SHIRPUR EDUCATION SOCIETY THROUGH ITS PRINCIPAL — Appellant Vs. THE STATE OF MAHARASHTRA AND OTHERS — Respondent ( Before : R. F. Nariman...

MBBS Course: Admission Can Be Directed To Be Given To Meritorious...

"Compensation could be an additional remedy but not a substitute for restitutionary remedies." The Supreme Court has observed that, in exceptional cases, a direction can...

AICTE does not have mandate for recognition of Architecture Degrees, Supreme Court

AICTE does not have mandate for recognition of Architecture Degrees, Supreme Court Shruti Mahajan November 12 2019 Between the Council of Architecture (CoA) and the All India Council for...

MADRAS HC::::LLB Course—Student cannot be denied admission to three year LL....

NOTE - NOT SC JUDGEMENT 2018(3) Law Herald (SC) 1923 (MAD.) (FB) : 2018 LawHerald.Org 1407 IN THE HIGH COURT OF MADRAS Before                                                                     *" Hon'ble Ms. Chief Justice...

Education Law—Question Papers—All the examinations in future be held by the...

  2017(4) Law Herald (SC) 3063 : 2017 LawHerald.Org 1837 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Arun Mishra Hon'ble Mr. Justice Mohan M. Shantanagoudar Petition(s) for...

Education Law-Admission-MBBS Course-Admissions to the MBBS Course could only through NEETI...

2017(1) Law Herald (SC) 247 : 2017 LawHerald.Org 518 IN THE SUPREME COURT OF INDIA Before The Hon'ble Mr. Justice Madan B. Lokur The Hon'ble Mr. Justice Prafulla...

Education Law—Admission–MBBS Course-Non-admission due to fault of counseling body-Grant of monetary...

2017(1) Law Herald (SC) 226 : 2017 LawHerald.Org 558 IN THE SUPREME COURT OF INDIA Before The Hon'ble Mr. Justice Dipak Misra The Hon'ble Mr. Justice Rohinton...

Education – Admission – Medical Course – Cut-off date fixed for...

  AIR 2012 SC 3396 : (2012) 6 JT 283 : (2012) 6 SCALE 287 : (2012) 7 SCC 389 : (2012) AIRSCW 4073 :...

Migration to the Medical College – The Migration Sub-Committee of the...

  (2000) 5 JT 498 : (2000) 9 SCC 163 SUPREME COURT OF INDIA nt Vs. DIPARANI P. DESHMUKH AND ANOTHER — Respondent ( Before : S. S. M. Quadri,...

Education Law–Unauthorized construction on green belt area by an educational institute/trust...

  2007(4) LAW HERALD (SC) 2945 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice D.K. Jain Civil Appeal No. 4309...

Education Law—College was derecognized subsequently after the enforcement of the...

2007(4) LAW HERALD (SC) 2931 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice H.K. Sema The Hon’ble Mr. Justice  Lokeshwar Singh Panta Civil Appeal No....

Constitution of India, 1950 – Articles 14, 16 and 226 –...

  (1998) 9 AD 187 : AIR 1999 SC 227 : (1998) 8 JT 274 : (1998) 6 SCALE 375 : (1999) 1 SCC 126...

Application for migration – The Vice-Chancellor and also the Director/Principal of...

  (1996) 2 AD 54 : (1996) 1 JT 636 : (1996) 1 SCALE 587 : (1996) 2 SCC 103 : (1996) 1 SCR 862...

Right to equality–In illegal order–Any direction for enforcement of such claim...

  2007(3) LAW HERALD (SC) 2239 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice D.K. Jain Civil Appeal No. 2913...

Distant Study Centre Whether such study centres can be legally permitted...

  2007(2) LAW HERALD (SC) 1819 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice  Markandey Katju Civil Appeal No. 2698...

Latest Judgements - At a Glance