Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque  ||  Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship    

SC: High Court Cannot Impede in Manner of Investigation in Exercise of Powers under Section 482 CrPC - (05 Sep 2019)

CRIMINAL

Supreme Court has reiterated that the High Court while exercising jurisdiction under Section 482 of the Code of Criminal Procedure, 1973(CrPC) cannot interfere in the manner of investigation. The Allahabad High Court while disposing off a petition under Section 482 of CrPC had issued a number of directions including the direction to change the erring officers named in the supplementary report to disciplinary action.

Tags : SC  INVESTIGATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved