Cal HC: Death to be Presumed of Employee Untraceable for 7 Years, Heirs Entitled to Terminal Benefit  ||  Bom. HC: One-Week Bail Granted to Life Convict to Appear in Entrance Test  ||  Delhi High Court: Victim Cannot Seek Right to be Impleaded in Criminal Revision  ||  All. HC: Extension of Limitation Under A&C Act Can’t be Sought if Party Aware of Contents of Award  ||  Delhi High Court: Material on Which Prosecution Bases its Case Cannot be Disclosed in Parts  ||  Del. HC: Requisite Documents Forming Basis of Show Cause Notice Must be Provided to the Party  ||  Delhi HC: Sensitization of Trial Court Judges Required in Pronouncing Judgements on Conviction  ||  Uttarakhand High Court’s Order for its Relocation Outside Nainital, Stayed by Supreme Court  ||  Suo Motu Cognizance Taken by Gujarat High Court of Fire Accident at TRP Gaming Zone in Rajkot  ||  Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused    

AP HC: Plea of Alibi Can’t be Taken Into Consideration at Pre-Trial Stage as it’s Disputed - (29 Apr 2022)

CIVIL

Andhra Pradesh High Court has dismissed the petition for discharge of accused on his plea that he was not present during the commission of the offence. The court ruled that plea of alibi by accused can’t be considered at the time of framing of charges, as it is a disputed question of fact.

Tags : ANDHRA PRADESH HIGH COURT   PLEA OF ALIBI   QUESTION OF FACT   FRAMING OF CHARGES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved