Ker. HC: Independent Evidence of Accomplice Sufficient in Itself to Sustain Conviction  ||  Del HC: Nodal Authority Appointed for Drafting Procedure to Prevent Tree Felling in North Campus, DU  ||  Ker. HC: Baseless Apprehensions That Lawyer Will Act Illegally Should Not be Made by Courts  ||  Mobile e-Sewa Kendra on Bharat Benz Minibus Launched by Kerala High Court  ||  Kar. HC: Service Charge Cap on App-Based Auto Rides Upheld  ||  Plea by Moti Mahal in Delhi High Court for Cancellation of Daryaganj Restaurant’s Trademark  ||  Allahabad HC: Police Officials Duty Bound to Produce Accused Before Court  ||  Kerala High Court: Court Granting Bail Can Cancel it, if Conditions are Violated  ||  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    

P&H HC: Public Morality Cannot Overshadow Constitutional Morality - (11 May 2022)

CONSTITUTION

Punjab and Haryana High Court while dealing with a petition seeking protection of life and personal liberty, has ruled that the Constitutional right of protection cannot be abridged, except as per the manner established by law.

Tags : PUNJAB AND HARYANA HIGH COURT   LIFE AND PERSONAL LIBERTY   CONSTITUTIONAL RIGHT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved