COVID 19 |Bom HC | Extension of Interim Orders till 15th June, 2020

Bombay High Court: A Full Court of  B.P. Dharmadhikari CJ, and A.A. Sayed, S.S. Shinde, K.K. Tated, JJ. while dealing with an urgent petition, held that,

“…interim orders and arrangement continued by an order dated 26th March 2020 till 30th April 2020 shall continue further till 15th June 2020.”

Bench also clarified that while calculating time for disposal of matters made time bound by this Court, period for which the order dated 26-03-2020 continues to operate shall be added and time shall stand extended accordingly. [Extensions of Interim Orders, In re., WP Urgent 2 of 2020, decided on 15-04-2020]

Must Watch

The Supreme Court Collegium stated that every individual is entitled to maintain their own dignity and individuality, based on sexual orientation. Senior Advocate Kirpal’s openness about his orientation goes to his credit and rejecting his candidature on this ground would be contrary to the constitutional principles laid down by the Supreme Court.

We Recommend

Join the discussion

Leave a Reply

Your email address will not be published. Required fields are marked *

This site uses Akismet to reduce spam. Learn how your comment data is processed.