Newsline Issue Date: 4 February 2019
Supreme Court Rules Eviction of Over 10 Lakh Tribal Families Across 16 States  ||  Pulwama Attacks Aftermath: SC to Hear PIL Seeking Protection of Kashmiri Students Tomorrow  ||  Supreme Court Agrees to Hear Pleas Seeking Review of Rafale Verdict, But No Date Yet  ||  Bentley Crash: Delhi Court Grants Bail to Business Tycoon's Son on Rs 2 Lakh Bond  ||  Supreme Court Appoints Former Judge DK Jain as First Ombudsman in BCCI  ||  Delhi Court Adjourns Hearing to March 7 in Sunanda Pushkar Death Case Against Shashi Tharoor  ||  NSS Rejects CPI(M)'s Offer for Talks Over Sabarimala Issue  ||  Delhi Court Convicts AAP MLA Prakash Jarwal, Two Others in 2013 Rioting Case  ||  HAL Not Interested in Rafale Deal Now, Its Political Fight Has Not Affected Morale: CMD  ||  Kulbhushan Jadhav Case At ICJ: What Is At Stake For India