Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused  ||  SC: No Direction to ECI to Publish Info. Regarding Disclosure of Final Data of Voter Turnout  ||  BCI Issues Circular Regarding Implementation of Set of Reforms in Legal Education  ||  SC: Can’t Treat Prosecution’s Version as Gospel Truth in POCSO Cases  ||  Supreme Court: Bail Matters Should Rest and End With High Courts  ||  MP HC: Can Allow Filing of WS Beyond Limitation Period if Exceptional Circumstances are Made Out  ||  ChatGPT Used by Manipur High Court for Research to Pass Order  ||  All. HC: Cost Imposed on Party for Filing False Affidavit Before Authority to Grab Widow’s Property  ||  SC: Can’t Set Aside Conviction if Statement of Accused Not Used for Evidence While Cross-Examination  ||  Cal. HC: POSH Committee to Re-Consider Complaint Dismissed for Being Barred by Limitation    

P&H HC: Parole is a Privilege Granted to Prisoners, Cannot be Clipped for Vague Reasons - (05 Jul 2021)

CRIMINAL

Punjab & Haryana High Court has observed that parole is a privilege granted by the state to the prisoners, and the same cannot be clipped for vague reasons in a plea filed by one Mohammad Sabir, a convict in murder and attempt to murder case seeking parole on the ground to meet his old age mother.

Tags : PUNJAB AND HARYANA HIGH COURT   PAROLE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved