Newsline Issue Date: 20 January 2020
Supreme Court Accepts CBSE Notification Cancelling Examinations  ||  NGT Directs Oil India to Deposit Rs 25 Crores; Constitutes Committee for Probe  ||  Bombay HC Refuses to Stay RBI's Decision to Cancel CKP Co-Operative Bank's License  ||  Delhi HC Grants Bail to AAP MLA Prakash Jarwal  ||  Himachal Pradesh HC: Court Can Direct Polygraph Test if Accused Consents to It  ||  Calcutta HC Extends All Interim Orders Passed by It Till September 30  ||  Madras HC: Notary Who Acts Contrary to Procedure Can't Claim Immunity from Prosecution  ||  Calcutta HC Imposes Rs. 50K Cost on Advocate for Filing Second Bail Application  ||  Delhi HC Directs Delhi Govt to Expeditiously Process Applications Claiming Compensation  ||  Uttarakhand HC: Testimony of Sexual Abuse Victim Sufficient to Hold Perpetrator Guilty of Misconduct