Murder of wife—Gun shot injury—Motive—Proof—Husband having illicit relations with another lady—Motive on part of husband becomes explicit. Murder of wife—Burden of proof—At relevant time, place of offence was in exclusive occupation of couple—Burden of proof lies on husband.

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   

Related Posts

google-site-verification: googlec3488c090a56b9d6.html