Sunday, November 29, 2020

Following (1976) 4 SCC 343. Wherein on an appreciation of evidence...

SUPREME COURT OF INDIA FULL BENCH AMAR SINGH AND OTHERS — Appellant Vs. THE STATE (NCT OF DELHI) — Respondent ( Before : Sanjay Kishan Kaul, Aniruddha Bose and...

Mens Rea For Section 306 IPC Cannot Be Assumed To Be...

"What might have been the level of expectation of the deceased from her husband and in-laws and the degree of her frustration, if any,...

False promise of marriage – Acquittal -Prosecutrix aware of the obstacles...

  SUPREME COURT OF INDIA FULL BENCH  MAHESHWAR TIGGA — Appellant Vs. THE STATE OF JHARKHAND — Respondent ( Before : R.F. Nariman, Navin Sinha and Indira Banerjee, JJ. ) Criminal...

Criminal Law–Unlawful assembly–Common object–Mere presence in an unlawful assembly cannot render...

2009(3) LAW HERALD (SC) 1652 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice Asok Kumar Ganguly Criminal Appeal No. 472...

The stringent provisions of the Narcotics Drugs and Psychotropic Substances Act,...

"The presumptive provision with reverse burden of proof, does not sanction conviction on basis of preponderance of probability. "   The stringent provisions of the Narcotics...

Prevention of Food Adulteration Act, 1954, Section 16(1A) and Section 16(1)(a)(ii)...

  IN THE SUPREME COURT OF INDIA CRIMINAL APPELLATE JURISDICTION CRIMINAL APPEAL No. 2255 OF 2010 PREM CHAND …APPELLANT Versus STATE OF HARYANA …RESPONDENT JUDGMENT N. V. RAMANA, J. 1. The present appeal...

IPC, 1860 – Sections 366A and 506 – CrPC...

  SUPREME COURT OF INDIA FULL BENCH PARMINDER KAUR @ P.P. KAUR @ SONI — Appellant Vs. STATE OF PUNJAB — Respondent ( Before : N.V. Ramana, Surya Kant and...

Criminal Law–Rape–Kidnapping and Rape–Consent – Acquittal – Prosecutrix stayed for 5...

2009(2) LAW HERALD (SC) 731 IN THE SUPREME COURT OF INDIA   Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice P. Sathasivam The Hon’ble Mr. Justice Aftab...

[TADA] Confession Of Co-accused Inadmissible Against Another Accused If They Were...

Confession Of Co-accused Inadmissible Against Another Accused If They Were Tried Separately: SC "The real satisfaction about the voluntariness of the confession is...

ACQUITTAL – Penal Code, 1860 (IPC) – Sections 376(1) and 450...

SUPREME COURT OF INDIA DIVISION BENCH SANTOSH PRASAD @ SANTOSH KUMAR — Appellant Vs. THE STATE OF BIHAR — Respondent ( Before : Ashok Bhushan and M.R. Shah, JJ....

Penal Code, 1860 (IPC) – Sections 143, 147, 148, 302 read...

SUPREME COURT OF INDIA DIVISION BENCH KOOLI SASEENDRAN AND OTHERS — Appellant Vs. STATE OF KERALA ETC. — Respondent ( Before : Deepak Gupta and Aniruddha Bose, JJ. ) Criminal...

Penal Code, 1860 (IPC) – Section 302 – Criminal Procedure Code,...

SUPREME COURT OF INDIA DIVISION BENCH MANJU — Appellant Vs. STATE OF DELHI — Respondent ( Before : Mohan M. Shantanagoudar and R. Subhash Reddy, JJ. ) Criminal Appeal No....

Penal Code, 1860 (IPC) – Sections 34 and 302 – Murder...

SUPREME COURT OF INDIA DIVISION BENCH VIRENDER — Appellant Vs. STATE OF HARYANA — Respondent ( Before : Mohan M. Shantanagoudar and K. M. Joseph, JJ. ) Criminal Appeal No....

Penal Code, 1860 (IPC) – Sections 302, 363, 364, 364-A and...

SUPREME COURT OF INDIA FULL BENCH SHAILENDRA RAJDEV PASVAN AND OTHERS — Appellant Vs. STATE OF GUJARAT ETC. — Respondent ( Before : N.V. Ramana, Sanjiv Khanna and Krishna...

Penal Code, 1860 (IPC) – Section 397 – Dacoity – Appeal...

SUPREME COURT OF INDIA DIVISION BENCH NAGARAJA — Appellant Vs. STATE OF KARNATAKA — Respondent ( Before : Sanjay Kishan Kaul and K.M. Joseph, JJ. ) Criminal Appeal No. 66...

Any Act Of Commission/Omission Of The Investigating Officer Cannot Go To...

Any Act Of Commission/Omission Of The Investigating Officer Cannot Go To The Advantage Of The Accused: SC "The prosecution case of course, cannot be...

Penal Code, 1860 (IPC) – Sections 302 and 149 – Criminal...

SUPREME COURT OF INDIA DIVISION BENCH JODHRAJ AND ANOTHER — Appellant Vs. STATE OF RAJASTHAN — Respondent ( Before : Ashok Bhushan and M. R. Shah, JJ. ) Criminal Appeal...

“…………..there is no evidence to show that the appellant did not...

SUPREME COURT OF INDIA DIVISION BENCH V. RAJARAM — Appellant Vs. STATE REPRESENTED BY THE INSPECTOR OF POLICE CBI/SCB — Respondent ( Before : R. Banumathi And A.S. Bopanna,...

Penal Code, 1860 (IPC) – Section 326 – Summary Court Martial...

SUPREME COURT OF INDIA DIVISION BENCH UNION OF INDIA AND OTHERS — Appellant Vs. SEPOY PRAVAT KUMAR BEHURIA — Respondent ( Before : L. Nageswara Rao and Hemant Gupta,...

Acquittal in offences under Section 147, 148, 149 and 302 of...

SUPREME COURT OF INDIA DIVISION BENCH STATE OF UTTARAKHAND — Appellant Vs. DARSHAN SINGH — Respondent ( Before : Sanjay Kishan Kaul and K.M. Joseph, JJ. ) Criminal Appeal No....

Latest Judgements - At a Glance