judgement
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Interest of public to be given priority over that of religious groups

“In the present case, the temple proposed to be built is meant for a religious community and their interests and the same cannot be allowed to supersede the interests of the public at large…Protection of forests and environment is essentially important in view of increasing emission of greenhouse gases,” read the High Court ruling.

Delhi High Court, Latest Notifications, Legal News

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Allahabad High Court tops the chart for pending cases

The reports also reveal that the number of pending cases in the Delhi High court have drastically declined as the total figure stood at 1,15,512 cases as on March 31, 2012. At the moment, there are a total of 64,652 pending cases in the Delhi High Court and the number is relatively small as compared to the other high courts in the metropolitan cities of the country.

Bombay High Court, Delhi High Court, Latest Notifications, Legal News