Sunday, October 25, 2020

Juvenile-Age not to determined solely on basis of certificate by the...

2009(2) LAW HERALD (SC) 1018 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice Asok Kumar Ganguly Criminal Appeal...

SC Frees Man Accused Of Sodomizing A Minor Allowing His Juvenility...

SC Frees Man Accused Of Sodomizing A Minor Allowing His Juvenility Claim LIVELAW NEWS NETWORK 29 Feb 2020 5:46 PM The Supreme Court has directed to...

Death Penalty Cannot Be Imposed By Giving Retrospective Effect To POCSO...

Death Penalty Cannot Be Imposed By Giving Retrospective Effect To POCSO Amendment To An Offence Committed Prior To Amendment: SC Mehal Jain 17 Jun 2020...

A Child In Conflict With Law Cannot Be Kept In Jail...

A Child In Conflict With Law Cannot Be Kept In Jail Or Police Lockup At Any Circumstances: SC Akshita Saxena 12 Feb 2020 5:13 PM "We...

Latest Judgements - At a Glance