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    

Karnataka High Court Denies Anticipatory Bail to Public Prosecutor Accused of Raping Law Intern - (21 Dec 2021)

Karnataka High Court has refused to grant anticipatory bail to Special Public Prosecutor K S N Rajesh accused of sexual assault and attempt to rape by a law student working in his office.

Tags : KARNATAKA HIGH COURT   PUBLIC PROSECUTOR ACCUSED OF RAPING LAW INTERN  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved