Monday, November 30, 2020

(IPC) – Ss 304B, 498A and 406 – Dowry Prohibition Act,...

SUPREME COURT OF INDIA DIVISION BENCH PREET PAL SINGH — Appellant Vs. THE STATE OF UTTAR PRADESH AND ANOTHER — Respondent ( Before : Arun Mishra and Indira Banerjee,...

Decided on : 05-12-2019 Criminal Procedure Code, 1973 (CrPC) – Sections...

SUPREME COURT OF INDIA DIVISION BENCH MAHIPAL — Appellant Vs. RAJESH KUMAR @ POLIA AND ANOTHER — Respondent ( Before : Dr Dhananjaya Y Chandrachud and Hrishikesh Roy, JJ....

Bail—Grant of—Reasons are to be assigned while granting or declining the...

2019(3) Law Herald (SC) 1945 : 2019 LawHerald.Org 1239 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mrs. Justice Indu Malhotra Criminal...

Criminal Law–Bail–Grant of–Though detailed examination of the evidence and elaborate documentation...

2009(1) LAW HERALD (SC) 284 IN THE SUPREME COURT OF INDIA Before  The Hon’ble Mr. Justice  Arijit Pasayat The Hon’ble Mr. Justice  Mukundakam Sharma Criminal Appeal No. 1893...

COMPLAINANT HAS NOT TO WAIT FOR MISUSE OF BAIL ORDER CAN...

2009(1) LAW HERALD (SC) 72   IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Tarun Chatterjee The Hon’ble Mr. Justice V.S. Sirpurkar Criminal Appeal No. 2087...

Bail—Merits of Case—Court must not go into deep into merits of...

2018(3) Law Herald (SC) 2383 : 2018 LawHerald.Org 1584 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice L. Nageswara Rao Hon'ble Mr. Justice Mohan M....

Criminal Procedure Code, 1973, S.439~Bail-Appeal against Cancellation-Manner in which deceased was...

(2017) AIR(SCW) 5398 : (2017) AIR(SC) 5398 : (2018) AllSCR(Crl) 44 : (2018) 1 ApexCourtJudgments(SC) 279 : (2018) 1 CriCC 850 : (2017) 4...

It is well established that courts must not go deep into...

HEAD NOTE It is well established that courts must not go deep into the merits of the case when considering a bail application. All that...

Indian Penal Code, 1860, S.302 & S.498-A-Murder–Cruelty to wife-­ Bail-Charge of...

(2018) 4 JT 314 : (2018) 6 SCALE 76 SUPREME COURT OF INDIA DIVISION BENCH SEEMA SINGH — Appellant Vs. CENTRAL BUREAU OF INVESTIGATION — Respondent ( Before : A.K. Sikri and...

Anticipatory Bail—Application declined in casual manner without assigning reasons—Matter remanded for...

(2018) 102 ACrC 637 : (2018) 182 AIC 67 : (2018) 1 AICLR 628 : (2018) AIR(SCW) 179 : (2018) AIR(SC) 179 : (2018)...

Bail—Statutory Bail—If report/application for extension of time to file charge sheet...

(2018) AIR(SCW) 688 : (2018) AIR(SC) 688 : (2018) AllSCR(Crl) 345 : (2018) 1 BomCR(Cri) 630 : (2018) CriLR 223 : (2018) 2 JT...

Penal Code, 1860 (IPC) — Sections 363, 365, 34 — Kidnapping...

2017) AllSCR(Crl) 1831 : (2017) 4 CriCC 827 : (2017) CriLR 1037 : (2017) 4 ECrC 316 : (2017) 4 JLJR 143 : (2017) 4 LawHerald(SC) 2616 :...

Prevention of Corruption Act, 1988, S.13–Bail–Harsh condition-Bail was granted to ...

(2017) 177 AIC 71 : (2017) 3 AICLR 639 : (2017) ALLMR(Cri) 2221 : (2017) CriLR 498 : (2017) 3 Crimes 392 : (2017)...

The Special Court was justified in granting the bail to the...

(2017) 177 AIC 71 : (2017) 3 AICLR 639 : (2017) ALLMR(Cri) 2221 : (2017) CriLR 498 : (2017) 3 Crimes 392 : (2017)...

Indian Penal Code, 1860, S.498-A & S.494–Cruelty to Wife–Bigamy–Anticipatory Bail-

(2017) 100 ACrC 647 : (2017) 176 AIC 186 : (2017) 3 AICLR 568 : (2017) AIR(SCW) 2137 : (2017) AIR(SC) 2137 : (2017)...

Terrorist and Disruptive Activities (Prevention) Act, 1987, S.20-A—Criminal Procedure Code, 1973,...

  (2017) 98 ACrC 951 : (2017) 171 AIC 114 : (2017) 3 AICLR 869 : (2017) AIR(SCW) 707 : (2017) AIR(SC) 707 : (2017)...

Anticipatory Bail–Relevant considerations–Summed up. Rape–Bail–The prosecutrix was a girl of...

  2007(5) LAW HERALD (SC) 3593  IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Harjit Singh Bedi Criminal Appeal No....

Bail–Grant of–practice of converting applications filed under Section 482 Cr.P.C. to...

  2007(5) LAW HERALD (SC) 3505 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice P. Sathasivam Criminal Appeal No....

Remand— Only when a charge sheet is not filed and investigation...

    2007(4) LAW HERALD (SC) 3348 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Harjit Singh Bedi Criminal Appeal No....

It is necessary for Courts dealing with application for bail to...

  AIR 2009 SC 94 : (2008) 11 JT 372 : (2008) 13 SCALE 460 SUPREME COURT OF INDIA LOKESH SINGH — Appellant Vs. STATE OF U.P. AND ANOTHER...

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