Sunday, November 29, 2020

SCOI Directs Telecos & ISPs To Maintain Call Detail Records (CDRs)...

SC Directs Telecos & ISPs To Maintain CDR And Other Records Seized During Investigations In A 'Segregated & Secure' Manner LIVELAW NEWS NETWORK 15 July...

Certificate Under Section 65B(4) Evidence Act Is A Condition Precedent To...

Certificate Under Section 65B(4) Evidence Act Is A Condition Precedent To The Admissibility of Electronic Evidence: SC Ashok Kini 14 July 2020 6:51 PM Answering a...

Circumstantial evidence–Where a case rests squarely on circumstantial evidence, the inference...

2009(2) LAW HERALD (SC) 734 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice P. Sathasivam Criminal Appeal No. 1969 of...

Criminal Jurisprudence–If a person is charged under a grave Section, but...

Before The Hon’ble Mr. Justice Altamas Kabir The Hon’ble Mr. Justice Dr. Mukundakam Sharma Criminal Appeal No. 62 of 2009 (Arising out of S.L.P. (Crl.) No. 2872...

Confession–Recovery of foreign exchange–Confession by accused later retracted–Burden to prove that...

Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Cyriac Joseph Civil Appeal No. 7407 Of 2008 Vinod Solanki v. Union of India {Decided on 18/11/2008} Important...

Dying Declaration–Certificate of doctor–Doctor certified that deceased was conscious oriented and...

Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice Dr. Mukundakam Sharma Criminal Appeal No. 573 Of 2002 State of Tamil Nadu v. Karuppasamy {Decided on...

Extra judicial confession–Confession before PW3 after a week of occurrence–PW3 is...

Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice Dr. Mukundakam Sharma Criminal Appeal No. 177 of 2003 Inspector Of Police, T.N. v. Palanisamy @ Selvan {Decided on...

Application Not Necessary For Producing Secondary Evidence : SC HELD foundation...

Application Not Necessary For Producing Secondary Evidence : SC LIVELAW NEWS NETWORK 27 March 2020 3:38 PM In a judgment delivered on March 19, the Supreme...

Penal Code, 1860 (IPC) – Sections 420, 467 and 468 –...

SUPREME COURT OF INDIA DIVISION BENCH PADUM KUMAR — Appellant Vs. STATE OF UTTAR PRADESH — Respondent ( Before : R. Banumathi and A.S. Bopanna, JJ. ) Criminal Appeal No....

Penal Code, 1860 (IPC) – Sections 109, 120B, 394, 395, 396...

SUPREME COURT OF INDIA DIVISION BENCH RAJA — Appellant Vs. STATE BY THE INSPECTOR OF POLICE — Respondent ( Before : Uday Umesh Lalit and Indu Malhotra, JJ. ) Criminal...

Contents Of Memory Card Will Be ‘Document’ And Not ‘Material Object’...

Contents Of Memory Card Will Be 'Document' And Not 'Material Object' : SC The contents of a memory card in relation to a crime...

Penal Code, 1860 (IPC) – Sections 34, 302, 341, 323, 325...

SUPREME COURT OF INDIA DIVISION BENCH DAYARAM AND ANOTHER — Appellant Vs. STATE OF MADHYA PRADESH — Respondent ( Before : Indu Malhotra and R. Subhash Reddy, JJ. ) Criminal...

Signed Carbon Copy Prepared In Same Process As Original Document Is...

Signed Carbon Copy Prepared In Same Process As Original Document Is Primary Evidence Under Sec.62 Evidence Act : SC BY: LIVELAW NEWS NETWORK30 Oct 2019...

Child Witness—Children were aware of purpose of their presence in Court—Their...

2019(3) Law Herald (SC) 2137 : 2019 LawHerald.Org 1341 IN THE SUPREME COURT OF INDIA Before Honble Mr. Justice Dr. Dhananjaya Y. Chandrachud Hon'ble Mrs. Justice Indira...

Supreme Court held that unless the execution of a Gift Deed...

Is it mandatory to lead evidence of Attesting Witness to prove Gift Deed? Supreme Court answers Murali Krishnan September 29 2019

Electronic Evidence—Certificate of Authenticity—Whether requirement of certificate is mandatory—Matter referred to...

2019(3) Law Herald (SC) 2009 : 2019 LawHerald.Org 1249 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Ashok Bhushan Hon'ble Mr. Justice Navin Sinha Civil Appeal...

Veracity of Dying Declaration: What the Supreme Court held

Veracity of Dying Declaration: What the Supreme Court held Murali Krishnan August 8 2019

Electronic Evidence—Failure to produce a certificate under Section 65B(4) of the...

2019(2) Law Herald (SC) 1706 : 2019 LawHerald.Org 1027 IN THE SUPREME COURT OF INDIA Before

Expert Evidence—Examination of expert is crucial especially if reliance is placed...

2019(2) Law Herald (SC) 1203 : 2019 LawHerald.Org 834 IN THE SUPREME COURT OF INDIA Before

Dying Declaration—Need for Corroboration—Where the victim was administered sedative as pain...

2019(2) Law Herald (SC) 1157 : 2019 LawHerald.Org 830 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice S. A. Bobde Honble Mr. Justice Deepak Gupta Criminal Appeal...

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