Petition Seeking Three Year LL.B Course After 12th Standard, Refused by Supreme Court  ||  SC: Sessions Judge has Power to Issue Process Against Accused in Offences Under IBC, 2016  ||  Principles to be Followed by Appellate Court While Reversing Acquittal, Restated by Supreme Court  ||  SC: App. Seeking Permission for Public Gatherings During Lok Sabha Elections to be Decided in 3 Days  ||  SC: Case to Proceed as Pvt. Complaint if Cognizance of Additional Materials Taken With Protest Petiti  ||  SC: Investigating Officer Must Narrate Statement of Accused to Prove Disclosure Statement  ||  SC: Rs. 5 Lakh Cost Imposed on Wife’s Father for Lodging Fake Cases at Diff. Places Against Husband  ||  8 Weeks Time Given to UP Govt. to Consider Need for Guidelines on Invocation of Gangsters Act  ||  SC: Writ Petitions Should be Dismissed by HCs if Petitioner Guilty of Delay or Laches  ||  Del. HC Directs Dept. to Remove Demands From ITBA Portal as it Fails to Comply with ITAT's Order    

Special Court Remands Sachin Waze to NIA Custody in Case of Explosives Found Near Ambani’s House - (15 Mar 2021)

CRIMINAL

Special Court has remanded Mumbai Police officer Sachin Waze to the National Investigating Agency's (NIA) custody till March 25, in connection with his involvement in the explosives-laden vehicle and threat letter found near Mukesh Ambani's house, in Mumbai, on February 25, 2021.

Tags : SPECIAL COURT   SACHIN WAZE   MUKESH AMBANI  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved