Ker. HC: Independent Evidence of Accomplice Sufficient in Itself to Sustain Conviction  ||  Del HC: Nodal Authority Appointed for Drafting Procedure to Prevent Tree Felling in North Campus, DU  ||  Ker. HC: Baseless Apprehensions That Lawyer Will Act Illegally Should Not be Made by Courts  ||  Mobile e-Sewa Kendra on Bharat Benz Minibus Launched by Kerala High Court  ||  Kar. HC: Service Charge Cap on App-Based Auto Rides Upheld  ||  Plea by Moti Mahal in Delhi High Court for Cancellation of Daryaganj Restaurant’s Trademark  ||  Allahabad HC: Police Officials Duty Bound to Produce Accused Before Court  ||  Kerala High Court: Court Granting Bail Can Cancel it, if Conditions are Violated  ||  Cal HC: Death to be Presumed of Employee Untraceable for 7 Years, Heirs Entitled to Terminal Benefit  ||  Bom. HC: One-Week Bail Granted to Life Convict to Appear in Entrance Test    

Malegaon Case: SC Asks Bombay HC to Hear Purohit's Plea on Sanction to Prosecute - (20 Nov 2018)

Supreme Court has asked Bombay High Court to hear a plea of Lt. Col. Prasad Shrikant Purohit, one of the accused in 2008 Malegaon blast case, that he was being prosecuted for terror charges without any valid sanction.

Tags : SUPREME COURT   BOMBAY HIGH COURT   MALEGAON CASE   PUROHIT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved