CLAT 2018: SC Suggests Setting up of Nodal Agency


May 24, 2018

It has been reported that the Supreme Court Bench today took up the CLAT Retest Petition. Some important developments in the case were that the Bench has recommended setting up a Nodal agency where grievances of the CLAT 2018 applicants can be heard, examined and redressed.

The Apex Court has also directed that Petition against CLAT 2018 filed in various High Courts in the country shall not be proceeded forthwith.

The Bench has also directed the Respondent NUALS, Kochi to submit its reply to the aforesaid suggestion by tomorrow.

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Shilpi Sharan

- Shilpi Sharan is the Editor at Vakilno1.com - an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.