Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics  ||  Supreme Court: Stay Orders of High Court on Trials Not to Get Vacated Automatically  ||  Supreme Court: Can’t Apply TDS to Business Undertakings Where Assessee Not Paying Income  ||  Kerala HC: Can’t File HC Petition For Same Detention Order Even on Raising New Grounds  ||  Del HC: No Restraint in Grant of Bail Under S. 37 of NDPS Act For Undue Delay in Completion of Trial  ||  Gau. HC: Conviction Under Section 489B of Indian Penal Code Set Aside For Lack of Mens Rea  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act    

Allahabad HC: Power u/s 391 CrPC Same as Power Under Order XLI Rule 27 CPC - (31 Aug 2021)

CIVIL

Allahabad High Court has observed that power under Section of 391 of the Code of Criminal Procedure, 1973 is akin to those of Order XLI Rule 27 of the Code of Civil Procedure, 1908, holding that such powers to take additional evidence by the appellate Court must be exercised sparingly.

Tags : ALLAHABAD HIGH COURT   POWER TO TAKE ADDITIONAL EVIDENCE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved