Tuesday, December 11, 2018

Dying Declaration–Oral dying declaration made by deceased ought to be treated...

2008(1) LAW HERALD (SC) 529 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice P.P. Naolekar The Hon’ble Mr. Justice  Lokeshwar Singh Panta Criminal Appeal No. 178 of...

Dying Declaration—A valid dying declaration maybe made without obtaining a certificate...

2017(2) Law Herald (SC) 1303 : 2017 LawHerald.Org 891 IN THE SUPREME COURT OF INDIA Before The Hon'ble Mr. Justice Dipak Misra The Hon'ble Mr. Justice A.M. Khanwilkar The...

Dying Declaration–If after careful scrutiny the Court is satisfied that it...

  2007(5) LAW HERALD (SC) 3514 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice D.K. Jain Criminal Appeal No....

Penal Code, 1860, Section 302—Evidence Act, 1872, Section 32—Murder—Dying Declaration—Principles governing...

  2007(4) LAW HERALD (SC) 3246 IN THE SUPREME COURT OF INDIA Before The Hon’ble  Mr. Justice R.V. Raveendaran The Hon’ble  Mr. Justice B.Sudershan Reddy Criminal Appeal No.1315...

Dying Declaration–100% Burn Injuries—Not a ground in itself to discard dying...

2016(5) Law Herald (P&H) 3732 (SC) : 2016 LawHerald.Org 2166 IN THE SUPREME COURT OF INDIA Before The Hon'ble Mr. Justice A.K. Sikri The Hon'ble Mr. Justice...

Evidence Act, 1872 – Section 32 – Dying declaration – Mental...

  AIR 2002 SC 526 : (2002) CriLJ 973 : (2002) 1 Crimes 231 : (2001) 10 JT 322 : (2001) 8 SCALE 393 :...

Evidence Act, 1872 — Section 32 — Two dying Declarations, one...

AIR 1999 SC 3062 : (1999) CriLJ 4070 : (1999) 2 DMC 439 : (1999) 6 JT 41 : (1999) 5 SCALE 31 :...

Indian Penal Code, 1860 – Section 304B – Dowry death –...

  (2013) 11 AD 453 : AIR 2014 SC 227 : (2013) 14 JT 357 : (2013) 4 RCR(Criminal) 964 : (2013) 13 SCALE 410 SUPREME...

Dying Declaration—Murder—Four Contradictory declarations—Accused acquitted on benefit of doubt.

  2007(3) LAW HERALD (SC) 2409 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. JusticeH.S. Bedi Criminal Appeal No. 130 of...

Dying declaration—Magistrate before whom the alleged dying declaration said to have...

  2007(2) LAW HERALD (SC) 1832 IN THE SUPREME COURT OF INDIA Before The Honb’le Mr. Justice S. B. Sinha The Honb’le Mr. Justice Markandey Katju Criminal Appeal...

Dying Declaration—Recorded by Head constable and not by a Magistrate—Admissible. ...

  2007(2) LAW HERALD (SC) 1460 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice G.P. Mathur The Hon’ble Mr. Justice A.K. Mathur Criminal Appeal No. 244 of...

Dying Declarations—Abetment of suicide—Cruelty to wife—Different versions of dying declarations—Benefit of...

  2007(2) LAW HERALD (SC)  965 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. 292...

Dying declaration—Accused has no power of cross-examination–This is the reason dying...

  2007(1) LAW HERALD (SC) 871 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arjit Pasayat The Hon’ble Mr. Justice R.V. Raveendran Criminal Appeal No.236 of...

Circumstantial Evidence—Where a case rests squarely on circumstantial evidence—The inference of...

  2007(1) LAW HERALD (SC) 839 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice S.H. Kapadia Criminal Appeal No.223 of...

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