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    

SC Extends Time by 2 Months to Decide Bail Pleas of 2008 Malegaon Blast Case Accused - (01 Dec 2015)

Supreme Court has granted two more months to a special court in Maharashtra to hear and decide bail applications of accused in 2008 Malegaon blast case including Lt Col S P Purohit and sadhvi Pragya Singh Thakur.

Tags : SUPREME COURT   MALEGAON BLAST CASE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved