All HC: Can’t Invoke Penalty Proceedings u/s 129 of UPGST Act, 2017 For Search And Seizure Of Godown  ||  All. HC: Businessman Doing Business Activities Within Slum Can’t Be Called a Slum Dweller  ||  SC: No Charity Being Done By State For Paying Compensation to Person Whose Land Was Acquired  ||  Gauhati HC: Can’t Shift Burden of Proof on Accused if Multiple Witnesses of Crime Present  ||  SC: Contempt Notice Issued Against Patanjali For Continued Publishing of Misleading Advertisements  ||  SC: Registry Can’t Decide Whether or Not Review Petiton Merits Relook Through Curative Petiton  ||  Bom. HC: Imprisonment Exceeding Twelve Months Can’t Be Given For Default in Payment of Maintenance  ||  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    

SC: Power u/s 482 CrPC Cannot be Exercised Where Allegations Required to be Proved in Court of Law - (03 Feb 2020)

CRIMINAL

Supreme Court has held that power under Section 482 of the Code of Criminal Procedure, 1973 cannot be exercised where the allegations are required to be proved in the Court of law.

Tags : SUPREME COURT   POWER UNDER SECTION 482   CRIMINAL PROCEDURE CODE   1973  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved