Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  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    

P&H High Court Dismisses Plea Seeking Transfer of Murder Case Against Gurmeet Ram Rahim Singh - (06 Oct 2021)

CRIMINAL

Punjab and Haryana High Court has dismissed a plea seeking transfer of the murder trial against Dera Chief Gurmeet Ram Rahim Singh pending before special CBI judge, Panchkula in plea filed by the son of the deceased Ranjeet Singh (allegedly murdered by Ram Rahim Singh), who sought transfer of the case to another CBI court in Punjab, Haryana, or Chandigarh.

Tags : PUNJAB AND HARYANA HIGH COURT   GURMEET RAM RAHIM SINGH  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved