Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque  ||  Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship    

Calcutta HC: Accused Shall be Given Opportunity to Explain Circumstances Appearing Against Him - (17 May 2022)

CRIMINAL

Calcutta High Court has observed that while examining an accused under Section 313 of the Code of Criminal Procedure, 1973 (CrPC), the prosecution is under a compulsory obligation to give the accused an opportunity to personally explain any circumstances appearing in the evidence against him.

Tags : CALCUTTA HIGH COURT   SECTION 313   CODE OF CRIMINAL PROCEDURE   1973   PROSECUTION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved