Wednesday, June 19, 2019

Dowry Prohibition Act, 1961, S. 4–Penal Code, 1860, S. 498-A and...

2010(1) LAW HERALD (SC)  681 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice P. Sathasivam The Hon’ble Mr. Justice H.L. Dattu Criminal Appeal No. 160 Of...

Indian Penal Code, 1860, S.304-B~Dowry Death-Soon before Death- What must be...

2018(4) Law Herald (SC) 2735 : 2018 LawHerald.Org 1607 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Ranjan Gogoi Hon'ble Mr. Justice Navin Sinha Hon'ble...

Dowry demand—Customary gifts of gold and clothes to husband cannot be...

(2016) 94 ACrC 27 : (2016) 160 AIC 94 : (2016) 2 AICLR 142 : (2016) AIR(SCW) 882 : (2016) 2 AirKarR 257 :...

Burden of proof–Murder committed in secrecy inside a house–The inmates of...

2008(1) Law herald (sc) 234 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice G.P. Mathur The Hon’ble Mr. Justice G.S. Singhvi Criminal Appeal No. 1133...

Dowry Death–A pregnant woman ordinarily would not commit suicide unless relationship...

 2008(1) LAW HERALD (SC) 117 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. 1021...

Dowry Death—Dowry demand—Defence version that since the accused possessed scooter as...

  2007(4) LAW HERALD (SC) 3380 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Jusitce C.K. Thakker The Hon’ble Mr. Jusitce P. Sathasivam Criminal Appeal No....

Presumption of Dowry Death—Distinction between—Section 113A of the Act relates to...

2007(4) LAW HERALD (SC) 3359 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....

Prosecution proved by cogent evidence adduced – Appellants by series of...

  AIR 2006 SC 2002 : (2006) CriLJ 2881 : (2006) 1 DMC 853 : (2006) 11 JT 260 : (2006) 5 SCALE 172 :...

Dowry Death– Factum of unnatural death in the matrimonial home and...

2016(5) Law Herald (P&H) 3796 (SC) : 2016 LawHerald.Org 2060 IN THE SUPREME COURT OF INDIA Before The Hon'ble Mr. Justice Dipak Misra The Hon'ble Mr. Justice Amitava...

Dowry Death–Expression soon before death–If alleged incident of cruelty is remote...

  2007(4) LAW HERALD (SC) 3010 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice D.K. Jain Criminal Appeal No. 11...

Dowry Death—Circumstantial Evidence proved guilt of accused—Conviction altered for murder to...

  2007(4) LAW HERALD (SC) 2999 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice C.K. Thakker The Hon’ble Mr. Justice P. Sathasivam Criminal Appeal No. 243...

Causing disappearance of evidence—The ingredients to be established enumerated. Dowry...

  2007(3) LAW HERALD (SC) 2555  IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice C.K. Thakker The Hon’ble Mr. Justice D.K. Jain Criminal Appeal No....

Abetment of Suicide—Harassment for dowry—Extent of burn injuries found on the...

  2007(3) LAW HERALD (SC) 2323   IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice  R.V. Raveendaran The Hon’ble Mr. Justice Lokeshwar Singh Panta Criminal Appeal...

Dowry Death—Expression “soon before her death” do not necessarily mean immediately...

   Raja Lal Singh v. State of Jharkhand 2007(2) LAW HERALD (SC) 1748 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble...

Dowry Death–Murder—Deceased was murdered in her matrimonial home—It was for the...

  2007(2) LAW HERALD (SC) 1746 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Markandey Katju Criminal Appeal No. 653...

Dowry Death—Mere evidence of cruelty and harassment is not sufficient, it...

2007(2) LAW HERALD (SC) 1118 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice S.H. Kapadia Civil Appeal...

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