Tel. HC: Can’t Discredit Deposition of Pardanashin Lady, Acquittal Overturned in Murder Case  ||  Bom. HC: Robust Mechanism to be Developed for Imposing Costs on Individuals Misusing Judicial Process  ||  Supreme Court: Firm Action to be Taken Even if 0.001% Negligence in NEET –UG 2024 Exam  ||  Meg. HC: In Service Matters, Claim of Additional Increment is Not a Continuing Ground  ||  Bom HC: Can’t Register Similar TM for Drug Treating Similar Ailment But Having Different Composition  ||  Bom HC: Temporary Injunction Granted in Favour of Pidilite in Infringement of Registered Design Suit  ||  Teacher’s Resignation Treated as Voluntary Retirement by Meg. HC, Entitles Her to Pension & Benefits  ||  Bombay HC Permits Slaughtering of Animals For Bakri Eid in Protected Area Around Vishalgad Fort  ||  Ker.HC:While Ordering Maintenance, Magistrate Must Specify Whether it is Provided under CrPC or HAMA  ||  Gujarat High Court Sets Aside Order Which Interfered With Reasoned Arbitration Award    

Punjab and Haryana HC Irks over Sham Probes Conducted by Chandigarh Police in Rs 40-Lakh Bribery Case - (16 Oct 2015)

Punjab and Haryana HC while dismissing bail petition filed by businessmen Sanjay Dahuja and Aman Grover, accused in Rs 40 Lacs bribery case, also involving Chandigarh DSP RC Meena and Sub-Inspector Surinder Kumar of Economic Offences Wing, has raised questions on probe being conducted by police.

Tags : PUNJAB AND HARYANA HC   RS 40 LACS BRIBERY CASE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved