All. HC: Police Protection Ordered for a Man Involved in a Live-in Relationship With a Transwoman  ||  Del. HC: Donor/Recipient to be Informed Via WhatsApp/Email about Deficie. in Organ Transplant Docs.  ||  All. HC: Juris. While Dealing With S.34 App. Can’t be Disputed by Party Filing S.9 App. in One Court  ||  SC: Can’t Deny Permanent Status to Workmen Who Worked Without Interruption for 480 Days in 24 Months  ||  SC: Jharkhand CM Hemant Soren's Withdraws Petition Challenging His Arrest by ED  ||  Del. HC Quashes Order Upholding Arbitral Award Directing SpiceJet to Pay ?270 Cr. to Kalanithi Maran  ||  Ker. HC: Right of Accused to Seek Speedy Testing of Seized Drugs/Substances Under NDPS Rules, 2022  ||  P&H HC: Conviction of Wife for Killing Minor Son Amounts to Cruelty; Grant of Divorce Upheld  ||  Supreme Court: If the Presence of Litigant is Required, Courts Should Allow Them to Appear Virtually  ||  SC: PwD Allowed to Attend Interview if They Have Got Minimum Marks Prescribed For SC/ST Categories    

Kerala HC: Charges for Both Murder And Abetment Of Suicide Cannot Coexist - (03 Mar 2021)

CRIMINAL

Kerala High Court has emphasised that a person could not be charged for murder as well as abetment of suicide simultaneously. The Court has underscored that the offences of murder and suicide, punishable under Sections 302 and 306 of Indian Penal Code, 1860 respectively, were 'mutually exclusive' and could not coexist.

Tags : KERALA HIGH COURT   CHARGES FOR BOTH MURDER AND ABETMENT OF SUICIDE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved