Sunday, October 25, 2020

Patwari, demanded bribe of Rs 300 two decades ago, High Court...

Patwari, demanded bribe of Rs 300 two decades ago, High Court convicted, SCOI also dismissed appeal HELD two prosecution witnesses completely established that the...

Illegal Gratification –No rule of universal application that whenever a part...

2009(2) LAW HERALD (SC) 1041 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice Asok Kumar Ganguly Criminal...

Illegal gratification–Mere recovery of tainted money divorced from the circumstances under...

2009(2) LAW HERALD (SC) 789 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Lokeshwar Singh Panta The Hon’ble Mr. Justice B.Sudershan Reddy Criminal Appeal...

Corruption Law–Reduction in sentence–Illegal Gratification–Corruption by public servant–Patwari convicted and sentenced...

Surain Singh v. State of Punjab 2009(2) LAW HERALD (SC) 724 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice Asok...

Prevention of Corruption Act, 1988 – Section 2(c) (xi) – Deemed...

  SUPREME COURT OF INDIA FULL BENCH STATE OF GUJARAT — Appellant Vs. MANSUKHBHAI KANJIBHAI SHAH — Respondent ( Before : N.V. Ramana, Mohan M. Shantanagoudar and Ajay Rastogi, JJ....

Consent Of The State In Which Accused Resides Or Employed Not...

  Consent Of The State In Which Accused Resides Or Employed Not Necessary For CBI Investigation When The Offence Is Committed In NCT Of Delhi:...

Preliminary Inquiry Not Mandatory In All Corruption Cases: SC

Preliminary Inquiry Not Mandatory In All Corruption Cases: SC BY: ASHOK KINI6 Dec 2019 6:04 PM "The judgment of this court in Lalita Kumari does...

Decided on : 06-12-2019 Preliminary Inquiry Not Mandatory In All Corruption...

Preliminary Inquiry Not Mandatory In All Corruption Cases: SC BY: ASHOK KINI6 Dec 2019 6:04 PM "The judgment of this court in Lalita Kumari does...

Prevention of Corruption Act, 1988 – Sections 7, 13 and 19(1)...

SUPREME COURT OF INDIA DIVISION BENCH VINOD KUMAR GARG — Appellant Vs. STATE (GOVERNMENT OF NATIONAL CAPITAL TERRITORY OF DELHI) — Respondent ( Before : Indu Malhotra and Sanjiv...

Having regard to the material on record and since large amounts...

SUPREME COURT OF INDIA DIVISION BENCH CENTRAL BUREAU OF INVESTIGATION — Appellant Vs. RAMENDU CHATTOPADHYAY — Respondent ( Before : Mohan M. Shantanagoudar and Sanjiv Khanna, JJ. ) Criminal Appeal...

Penal Code, 1860 (IPC) – Sections 120B, 467, 467 read with...

We are not able to trace out any evidence in respect of dishonesty/misuse in obtaining loan without furnishing any...

Corruption—Bribe—Proof of demand—Whether in the absence of evidence of complainant/direct or...

2019(2) Law Herald (SC) 1440 : 2019 LawHerald.Org 939 (2019) 3 JT 16 : (2019) 2 RCR(Criminal) 298 : (2019) 3 SCALE 818

Corruption–Pecuniary resources and property in possession of the accused person or...

2009(1) LAW HERALD (SC) 603 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice Asok Kumar Ganguly Criminal Appeal...

Illegal gratification–If an offence falls under both Sections 7 and 13...

2009(1) LAW HERALD (SC) 273 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice  Mukundakam Sharma Criminal Appeal No. 1130...

Corruption—Acceptance of Bribe—Recovery of tainted money from accused—Where accused fails to...

  2018(3) Law Herald (SC) 1895 SUPREME COURT OF INDIA DIVISION BENCH STATE OF GUJARAT — Appellant Vs. NAVINBHAI CHANDRAKANT JOSHI — Respondent ( Before : Ranjan Gogoi and R. Banumathi, JJ. ) Criminal Appeal...

Corruption—Disproportionate Assets—A public servant facing such charge, cannot be comprehended to...

  (2017) 100 ACrC 985 : (2017) 177 AIC 42 : (2017) 4 AICLR 509 : (2017) AIR(SCW) 3713 : (2017) 3 AIRJharR 825 :...

Appeal against acquittal–Interference with a judgment of acquittal may not be...

   2007(5) LAW HERALD (SC) 3830   IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice H.S. Bedi Criminal Appeal Nos. 1394-1395...

Sanction—The order granting sanction must be demonstrative of the fact that...

  2007(4) LAW HERALD (SC) 3342 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....

Prevention of Corruption Act, 1988 – Section 19 – Sanction for...

  AIR 2005 SC 3606 : (2005) CriLJ 4379 : (2005) 12 JT 204 : (2005) 7 SCALE 659 : (2005) 8 SCC 130 :...

Illegal gratification–Once it is proved that accused accepted the amount he...

2007(4) LAW HERALD (SC) 2660 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice C.K. Thakker The Hon’ble Mr. Justice Tarun Chatterjee Criminal Appeal No. 885 of...

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