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Home / Latest News / To Prevent Misuse, Directions issued regarding use of the Judges’ Car Parking Sticker

To Prevent Misuse, Directions issued regarding use of the Judges’ Car Parking Sticker

January 1,2018:

Sticker would be valid for one calendar year and would be re-issued if mutilated or destroyed only on submission of the damaged sticker.

Judges Parking Sticker
Judges Parking Sticker

In a bid to avoid misuse and to streamline issuance of the Judges’ car parking sticker, guidelines have been issued by the  Administrative Civil Judge (Central).

The circular issued states that Stickers would be issued only for the vehicles which are being used by Judicial Officer for her/ his office and personal use, and will carry their cadre number and vehicle number.

Stickers will be issued only for the vehicles issued in name of judicial officers or their spouse.

All officers of the Delhi Higher Judicial Services and the Delhi Judicial Services have been directed to ensure that stickers are used only on vehicles for which they have been issued and “are not misused by any other person”.

The Circular also states that no request shall be entertained to issue sticker without name or vehicle number of the officer concerned.

Read Notification @ LatestLaws.com:

Judges Stickers Circular (Free Downloadable PDF)

Judges Stickers Circular by Latest Laws Team on Scribd

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