Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Gau. HC: Party Can Invoke Arbitration Despite Alternative Remedy Available Under RERA Act  ||  Mad. HC: Sexual Harassment at Workplace a ‘Continuing Offence’ If Causes Constant Trauma and Fear  ||  Delhi High Court: U/S 9 of Arbitration and Conciliation Act, 1996, Scope of Inquiry is Limited  ||  Meghalaya High Court: Bail Plea Rejected Despite Delay in Trial  ||  Pat. HC: After Commen. of Trial, Amen. of Pleadings Allowed if Required to Arrive at Just Conclusion  ||  Gau. HC: If Delay in Filing Matri. Appeal Not Satisfactorily Expl., Bar Against Remarriage Not Applic  ||  Bombay High Court: Release of Film "Shaadi Ke Director Karan Aur Johar" Restrained  ||  Mad. HC: Separate Norms for Transgender Persons in Employment and Education    

Allahabad HC: For Issuance of Proceeding u/s 82 Cr.P.C., IO to Seek Help of Court - (23 Aug 2021)

CRIMINAL

Allahabad High Court has held that for issuance of proceeding under Section 82 of the Criminal Procedure Code, 1973 [Cr. P.C], the investigating officer has to seek the help of the Court, and only under the orders of the Court proclamation under Section 482 Cr.P.C. can be issued.

Tags : ALLAHABAD HIGH COURT   ISSUANCE OF PROCEEDING U/S 82 CR.P.C.  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved