Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act  ||  Jh. HC: Can’t Cancel Bail Unless There is Violation of Bail Conditions or Accused Impedes Fair Trial  ||  Guidelines Issued by Delhi High Court for Trial Court Judges to Decide Transfer Applications  ||  P&H HC: Presence of Magistrate Mandatory to Prove Compliance With Section 52A of the NDPS Act  ||  Meghalaya High Court: In a Sacred Relationship, Husband is the Property of the Wife and Vice Versa  ||  Kar HC: Disciplinary Authority Must Look Into Past Conduct of Workman While Passing Dismissal Order  ||  Ker. HC: Facts Indicating Special Knowledge Must be Estd. by Prosecution to Shift Burden of Proof  ||  Ker. HC: Facts Indicating Special Knowledge Must be Estd. by Prosecution to Shift Burden of Proof  ||  Ker. HC: Independent Evidence of Accomplice Sufficient in Itself to Sustain Conviction    

MP HC Denies Bail to Man Accused of Abetment of Suicide of Minor Girl - (12 Jul 2021)

CRIMINAL

Madhya Pradesh High Court has denied bail to a man accused of abetment to suicide of a minor girl after observing that he instilled a feeling of helplessness within the girl by constant harassment and made her movement difficult, thereby leading her to commit suicide.

Tags : MADHYA PRADESH HIGH COURT   MAN ACCUSED OF ABETMENT OF SUICIDE OF MINOR GIRL  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved