Del. HC: Mitsubishi Corporation Can’t Deduct TDS on The Amount Not Chargeable to Tax in India  ||  Delhi HC: Prospective Adoptive Parents Can't Demand Their Choice on Which Child to Adopt  ||  Supreme Court: Termination of Woman Nursing Officer on Grounds of Her Marriage is Unconstitutional  ||  Supreme Court: Accused Absolved of Charges Under IPC Can’t Be Charged Under UP Gangsters Act  ||  Supreme Court Quashes Judgement Released by Judge After Retirement  ||  Del. HC: Copy of Arbitration Award Must Be Given Only to The Parties And Not Their Agents/Advocates  ||  Delhi High Court: Contractual Clauses and Party’s Conduct Infer Seat of Arbitration  ||  Del HC: Party’s Agreement to Constitute Arb. Tribunal Precludes Them From Opposing Arbitrator’s App.  ||  Supreme Court: Definition of Forest Given By Godavarman Judgment Should Be Followed By States/UTs  ||  SC: Heightened Caution Must be Exercised By Police When Dispute Involves Unethical Transactions    

Karnataka HC Convicts Reporter & Editor for Defamation - (10 Sep 2020)

CRIMINAL

Karnataka High Court has reversed the acquittal of a reporter and an editor of a magazine for criminal defamation, observing that the right to life guaranteed under Article 21 of the Constitution of India, 1949 cannot be invaded under the garb of freedom of speech and expression.

Tags : KARNATAKA HIGH COURT   CRIMINAL DEFAMATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved