Del. HC: Detailed Reasons Not to be Given by Arbitrator When Granting Request to Summon Witnesses  ||  Del. HC: Detailed Reasons Not to be Given by Arbitrator When Granting Request to Summon Witnesses  ||  SC: Before Decision of Arrest, Materials Exonerating Accused Must also be Considered  ||  HP HC: No Requirement of Practicing for 7 Years for Appointment as District Judge  ||  SC: For Smooth Functioning of CIC, Commissioner has Power to Form Benches & Frame Regulations  ||  SC: BMW Directed to Pay Rs. 50 Lakhs as Compensation for Supply of Defective Car  ||  SC: Before Initiating Trap Proceedings against Public Servants, Demand of Bribery to be Verified  ||  Supreme Court: Cannot Include Confession Made before Police in Charge Sheet  ||  Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material    

MP HC: Spot is Place Where Search is Conducted and Recovery of Article Made - (21 Feb 2022)

NARCOTICS

Madhya Pradesh High Court has held that with respect to search and seizure in cases under the Narcotic Drugs and Psychotropic Substances Act, 1985, spot does not mean a place where suspected vehicle or person is intercepted, but a place where search is conducted and recovery of articles is made.

Tags : MADHYA PRADESH HIGH COURT   SPOT   SEARCH AND SEIZURE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved