Saturday, July 11, 2020

FIR–Delay in –Delay in a case of sexual assault, cannot be...

IN THE SUPREME COURT OF INDIA Before  The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice Mukundakam Sharma Criminal Appeal No. 44 of 2002 State of Himachal...

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...

Culpable Homicide–Asthmatic patient kept under unhygienic conditions by Police Officers–Cause of...

Before The Hon’ble Mr. Justice Altamas Kabir The Hon’ble Mr. Justice Markandey Katju Criminal Appeal No. 1683 of 2008 Indu Jain v. State of M.P. {Decided on 23/10/2008} For the Appellant:...

Murder–Appeal against conviction–If the High Court intends to differ from the...

Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice Dr. Mukundakam Sharma Criminal Appeal No. 564 of 2002 State of Orissa v. Sikhar Jena {Decided on 01/12/2008} For the...

Common intention–For applying Section 34 it is not necessary to show...

Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice Dr. Mukundakam Sharma Criminal Appeal No. 409 of 2007 Chaman v. State of Uttaranchal {Decided on 01/12/2008} For the Appellants...

Mischief–Accused forcibly entered sugarcane fields of complainant and destroyed the crop–Accused...

Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice Dr. Mukundakam Sharma Criminal Appeal No. 1967 of 2008 Kashiben Chhaganbhai Koli v. State of Gujarat {Decided on 04/12/2008} For...

Penal Code, 1860 – Sections 114 and 307 – Arms Act,...

  SUPREME COURT OF INDIA DIVISION BENCH MUSTAK @ KANIO AHMED SHAIKH — Appellant Vs. STATE OF GUJARAT — Respondent ( Before : R. Banumathi and Indira Banerjee, JJ. ) Criminal...

ACQUITTAL ::: Penal Code, 1860 (IPC) – Sections 34,...

  SUPREME COURT OF INDIA DIVISION BENCH SONU @ SUNIL — Appellant Vs. STATE OF MADHYA PRADESH — Respondent ( Before : Sanjay Kishan Kaul and K.M. Joseph, JJ. ) Criminal...

Penal Code, 1860 (IPC) – Sections 147, 148, 149, 300, 304,...

  SUPREME COURT OF INDIA DIVISION BENCH STATE OF RAJASTHAN — Appellant Vs. MEHRAM AND OTHERS — Respondent ( Before : A.M. Khanwilkar and Dinesh Maheshwari, JJ. ) Criminal Appeal No....

Penal Code, 1860 (IPC) – Sections 34, 302, 363, 364A –...

  SUPREME COURT OF INDIA FULL BENCH ARVIND SINGH — Appellant Vs. THE STATE OF MAHARASHTRA — Respondent ( Before : Uday Umesh Lalit, Indu Malhotra and Hemant Gupta, JJ....

Penal Code, 1860 (IPC) – Sections 302 and 307 – Arms...

  SUPREME COURT OF INDIA FULL BENCH BHAGWAN SINGH — Appellant Vs. STATE OF UTTARAKHAND — Respondent ( Before : S.A. Bobde, CJI., B.R. Gavai and Surya Kant., JJ. ) Criminal...

He Was Under Extreme Mental Disturbance: SC Commutes Death Sentence Of...

He Was Under Extreme Mental Disturbance: SC Commutes Death Sentence Of Man Accused Of Kidnap-Murder Of Three Children LIVELAW NEWS NETWORK 6 March 2020 7:28...

Medical Professionals Should Not Be Dragged Into Criminal Proceedings Unless Negligence...

Medical Professionals Should Not Be Dragged Into Criminal Proceedings Unless Negligence Of A High Order Is Shown: SC LIVELAW NEWS NETWORK 16 Feb 2020 7:22...

Criminal Trial Law Does Not Taboo Adopting Of The Alternate...

Law Does Not Taboo Adopting Of The Alternate Pleas By Accused: SC LIVELAW NEWS NETWORK 26 Jan 2020 8:27 PM The law does not taboo...

Penal Code, 1860 (IPC) – Section 302 – Arms Act, 1959...

SUPREME COURT OF INDIA DIVISION BENCH NAWAB — Appellant Vs. STATE OF UTTARAKHAND — Respondent ( Before : Ashok Bhushan and Navin Sinha, JJ. ) Criminal Appeal No. 884 of...

Penal Code, 1860 (IPC) – Sections 34, 300, 302, 498-A, Section...

SUPREME COURT OF INDIA DIVISION BENCH PAUL — Appellant Vs. STATE OF KERALA — Respondent ( Before : Sanjay Kishan Kaul and K.M. Joseph, JJ. ) Criminal Appeal No. 38...

Penal Code, 1860 (IPC) – Sections 302, 404 and 34 –...

SUPREME COURT OF INDIA DIVISION BENCH STATE OF MADHYA PRADESH — Appellant Vs. BABBU RATHORE AND ANOTHER — Respondent ( Before : Indu Malhotra and Ajay Rastogi, JJ. ) Criminal...

Courts At Place Where Wife Resides After Leaving Matrimonial Home Can...

Courts At Place Where Wife Resides After Leaving Matrimonial Home Can Entertain Complaints U/s 498A IPC: SC LIVELAW NEWS NETWORK 9 Jan 2020 6:53 PM Even...

Penal Code, 1860 (IPC) – Sections 300-Exception 4, 302, 304, 304-Part-I,...

SUPREME COURT OF INDIA DIVISION BENCH ANANTA KAMILYA — Appellant Vs. STATE OF WEST BENGAL — Respondent ( Before : Ashok Bhushan and M. R. Shah, JJ. ) Criminal Appeal...

Section 304B IPC- Seeking Financial Assistance Can Also Constitute Demand For...

  Section 304B IPC- Seeking Financial Assistance Can Also Constitute Demand For Dowry: SC Ashok Kini 19 Dec 2019 5:57 PM The Supreme Court has observed that...

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