Tuesday, September 22, 2020

Reasonable Possibility Of Acquittal: SC Grants Bail to NDPS Accused

Reasonable Possibility Of Acquittal: SC Grants Bail to NDPS Accused LIVELAW NEWS NETWORK 29 Jan 2020 2:23 PM The Supreme Court has granted bail to an...

Penal Code, 1860 (IPC) -Sections 419, 420, 467, 468 and 471...

SUPREME COURT OF INDIA DIVISION BENCH KHURSHID KHAN — Appellant Vs. STATE OF MADHYA PRADESH — Respondent ( Before : Dr Dhananjaya Y Chandrachud and Surya Kant, JJ. ) Criminal...

Bail – Humanitarian grounds – There is no member of the...

SUPREME COURT OF INDIA DIVISION BENCH SUBRATA BHATTACHARYA — Appellant Vs. SECURITIES AND EXCHANGE BOARD OF INDIA AND OTHERS — Respondent ( Before : D.Y. Chandrachud and Surya Kant,...

Penal Code, 1860 – Sections 420, 467, 468 and 471 –...

SUPREME COURT OF INDIA DIVISION BENCH AZAM KHAN — Appellant Vs. THE STATE OF MAHARASHTRA — Respondent ( Before : D.Y. Chandrachud and Surya Kant, JJ. ) I.A. No.47747/2020 in...

High Court ought to have kept in view that ‘Bail is...

  SUPREME COURT OF INDIA FULL BENCH JEETENDRA — Appellant Vs. STATE OF MADHYA PRADESH & ANR. — Respondent ( Before : S.A. Bobde, CJI., B.R. Gavai and Surya Kant.,...

Bail Applications Need To Be Disposed Of Expeditiously & Finally: SC...

Bail Applications Need To Be Disposed Of Expeditiously & Finally: SC Records 'Displeasure' About Long Pendency Of Bail Plea In HC LIVELAW NEWS NETWORK 21...

IMP :: Anticipatory Bail Cannot Be Limited To A Fixed Period...

  Anticipatory Bail Cannot Be Limited To A Fixed Period Except In Special And Peculiar Circumstances: SC  Ashok Kini 29 Jan 2020 5:25 PM The Supreme Court...

Narcotic Drugs and Psychotropic Substances Act, 1985 (NDPS) – Sections 36A,...

SUPREME COURT OF INDIA DIVISION BENCH SUJIT TIWARI — Appellant Vs. STATE OF GUJARAT AND ANOTHER — Respondent ( Before : L. Nageswara Rao and Deepak Gupta, JJ. ) Criminal...

Penal Code, 1860 (IPC) – Section 302 read with Sections 120-B/34,...

SUPREME COURT OF INDIA DIVISION BENCH PRABHAKAR TEWARI — Appellant Vs. STATE OF UTTAR PRADESH AND ANOTHER — Respondent ( Before : Deepak Gupta and Aniruddha Bose, JJ. ) Criminal...

Penal Code, 1860 (IPC) – Sections 148, 120-B, 302 read with...

SUPREME COURT OF INDIA DIVISION BENCH MYAKALA DHARMARAJAM AND OTHERS ETC. — Appellant Vs. THE STATE OF TELANGANA AND ANOTHER — Respondent ( Before : L. Nageswara Rao and...

SC Paves Way For Release Of P Chidambaram After 105 Days...

SC Paves Way For Release Of P Chidambaram After 105 Days In Jail As He Gets Bail In INX Media Case BY: LIVELAW NEWS...

This Court are inclined to grant interim relief claimed by the...

SUPREME COURT OF INDIA DIVISION BENCH SATINDER SINGH BHASIN — Appellant Vs. GOVERNMENT OF NCT OF DELHI AND OTHERS — Respondent ( Before : A.M. Khanwilkar and Dinesh Maheshwari,...

Indian Penal Code, 1860, S.365 and S.394–Bail–Kidnapping-Appellant is in custody from...

2019(2) Law Herald (P&H) 937 (SC) : 2019 LawHerald.Org 617 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr, Justice L. Nageswara Rao Hon'ble Mr. Justice...

Dowry Death—Dowry Demand—Bail—Cruelty to Wife—Investigation had been completed— Trial Court is...

2019(1) Law Herald (P&H) 858 (SC) : 2018 LawHerald.Org 2139 IN THE SUPREME COURT OF INDIA Before

Bail – It is well settled that bail cannot be made...

SUPREME COURT OF INDIA DIVISION BENCH M.D. DHANAPAL — Appellant Vs. STATE REP. BY THE INSPECTOR OF POLICE...

Bail–High Court arrived at a definite conclusion about non-possibility of the...

2009(1) LAW HERALD (SC) 634 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice Mukundakam Sharma Criminal Appeal No....

Indian Penal Code, 1860, S.365 and S.394–Bail–Kidnapping–Appellant is in custody from...

2019(1) Law Herald (SC) 675 : 2019 LawHerald.Org 617 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice L. Nageswara Rao Hon'ble Mr. Justice Sanjiv Khanna Criminal...

Dowry Death—Dowry Demand—Bail—Cruelty to Wife—Investigation had been completed— Trial Court is...

2019(1) Law Herald (SC) 640 : 2018 LawHerald.Org 2139 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Kurian Joseph Hon'ble Mr. Justice Hemant Gupta Criminal Appeal No(S)....

Bail–Trial of cases already been stayed as one of appellants had...

2009(1) LAW HERALD (SC) 556 IN THE SUPREME COURT OF INDIA Before The Hon'ble Mr. Chief Justice K.G. Balakrishnan The Hon'ble Mr. Justice P. Sathasivam Criminal Appeal No....

Though under Section 319(4)(b)Cr.P.C. the accused subsequently impleaded is to be treated...

Supreme Court of India Hardeep Singh vs State Of Punjab & Ors on 10 January, 1947 Author: . B Chauhan Bench: P Sathasivam, B.S. Chauhan, Ranjana Prakash...

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