हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / गरीबों को आरक्षण: सुप्रीम कोर्ट में सरकार ने किया अपने फैसले का बचाव

गरीबों को आरक्षण: सुप्रीम कोर्ट में सरकार ने किया अपने फैसले का बचाव

उच्चतम न्यायालय में आज केंद्र सरकार द्वारा गरीबों को दिए 10 प्रतिशत आरक्षण मामले पर सुनवाई हुई। सरकार ने सामान्य वर्ग के आर्थिक तौर पर पिछड़े वर्ग को सरकारी नौकरी और शिक्षा में 10 प्रतिशत आरक्षण देने के अपने फैसले का बचाव किया।

Reservation for economically weaker section
Reservation for economically weaker section

अदालत में जमा करवाए गए हलफनामे में केंद्र सरकार का कहना है कि संविधान में संशोधन करके गरीबों को 10 फीसदी आरक्षण देने से संविधान की मूल संरचना का उल्लंघन नहीं किया गया है। साथ ही अदालत के 1992 में आरक्षण को 50 फीसदी तक सीमित करने के फैसले का भी उल्लंघन नहीं हुआ है।

 

Source

Facebook Comments

 
 

Hindu Hindu

pinterest

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] TOI

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

Acheche DIn Acheche Din     pic by sify ALL_1_Theme_01A_24_2383617g

Hindu

Hindu

TOI

Time to straighten up Time to straighten up                pic by TOI Hindu

TOI

150425_-_farmers_a_2384764f

Hindu

Hindu Hindu

Pakistan Democracy Pakistan Democracy Job Hazards America First Walk Your own Talk

Hindu

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Hindu UIDAI Leaks UIDAI Leaks

TOI

Four Pillars of Democracy Four Pillars of Democracy             by Satish Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports

Hindu

TOI

Belts are for Dogs Belts are for Dogs Hindu

Hindu

Netas in Election mode Netas in Election mode Hindu State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI State of Affairs Women Safety: State of Affairs             pic by mangal Cartoon Tax Reforms    by Hindu Tax Reforms by Hindu Let Justice Be Let Justice Be Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din TOI

TOI

Hindu If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish

Hindu

TOI

TOI

Hindu

TOI

TOI

Hindu

Demonitisation Diaries Demonitisation Diaries                                                       by sify

Hindu

Hindu TOI Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks

IBN IBN

Alligator vs Litigator Alligator vs Litigator Hindu Hindu Delivery Boy Delivery Boy                    by Satish Soaring of Oil Prices pic by indiaone State of Two Nations State of Two Nations               pic by sandeep Donald Trump’s immigration ban Donald Trump’s immigration ban

TOI

Hindu Hindu

TOI

Painting India Saffron Painting India Saffron Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   TOI Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG Missing the Point Missing the Point pic by english blog
Download our App
ios icon
android icon
 
 
 

Check Also

Supreme Court of India

तेजाब हमला निर्मम अपराध, किसी भी तरह क्षमा योग्य नहीं : सुप्रीम कोर्ट

सुप्रीम कोर्ट ने तेजाब हमले को ‘असभ्य व निर्मम’ करार देते हुए कहा कि यह अपराध क्षमा करने योग्य नहीं है। शीर्ष अदालत ने दो दोषियों को पीड़ित लड़की को डेढ़-डेढ़ लाख रुपये अतिरिक्त मुआवजा देने का आदेश देते हुए ...

Leave a Reply

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