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  ||  Delhi High Court: Victim Cannot Seek Right to be Impleaded in Criminal Revision  ||  All. HC: Extension of Limitation Under A&C Act Can’t be Sought if Party Aware of Contents of Award  ||  Delhi High Court: Material on Which Prosecution Bases its Case Cannot be Disclosed in Parts  ||  Del. HC: Requisite Documents Forming Basis of Show Cause Notice Must be Provided to the Party  ||  Delhi HC: Sensitization of Trial Court Judges Required in Pronouncing Judgements on Conviction  ||  Uttarakhand High Court’s Order for its Relocation Outside Nainital, Stayed by Supreme Court  ||  Suo Motu Cognizance Taken by Gujarat High Court of Fire Accident at TRP Gaming Zone in Rajkot  ||  Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused    

Supreme Court: Inherent Powers Cannot be Invoked to Change Sentence Imposed by HC Itself - (05 Nov 2019)

CRIMINAL

Supreme Court has observed that inherent power under Section 482 of Code of Criminal Procedure, 1973 cannot be used by the High Court to reopen or alter an order disposing of a petition decided on merits. The Court further noted that recall of judgment would amount to alteration or review of judgment which is not permissible under Section 362 of CrPC.

Tags : SUPREME COURT   INHERENT POWERS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved