Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act  ||  Jh. HC: Can’t Cancel Bail Unless There is Violation of Bail Conditions or Accused Impedes Fair Trial  ||  Guidelines Issued by Delhi High Court for Trial Court Judges to Decide Transfer Applications  ||  P&H HC: Presence of Magistrate Mandatory to Prove Compliance With Section 52A of the NDPS Act  ||  Meghalaya High Court: In a Sacred Relationship, Husband is the Property of the Wife and Vice Versa  ||  Kar HC: Disciplinary Authority Must Look Into Past Conduct of Workman While Passing Dismissal Order  ||  Ker. HC: Facts Indicating Special Knowledge Must be Estd. by Prosecution to Shift Burden of Proof  ||  Ker. HC: Facts Indicating Special Knowledge Must be Estd. by Prosecution to Shift Burden of Proof  ||  Ker. HC: Independent Evidence of Accomplice Sufficient in Itself to Sustain Conviction    

Supreme Court: Accused Party Armed with Weapons Cannot Claim Advantage of Sudden Fight - (30 Sep 2019)

CRIMINAL

Supreme Court has noted that when the Accused Party came armed at the scene of crime it clearly indicates that the occurrence did not take place in the heat of passion upon a sudden quarrel to claim the exception 4 to Section 300 Indian Penal Code, 1860.

Tags : SUPREME COURT   ACCUSED  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved