Cal. HC: POSH Committee to Re-Consider Complaint Dismissed for Being Barred by Limitation  ||  Financial Assistance Scheme for District Judiciary Employees Introduced by CJ of Madras HC  ||  MP HC: ?20 Lakh Minimum Threshold for Loan Recovery by NBFCs Not Applicable on HFCs  ||  Delhi High Court: Man Held Guilty of Criminal Contempt for Posting Video Defaming Judges  ||  Kar HC: State to Not Take Action Against Old Vehicles For High-Security Number Plates Till June 12  ||  Delhi High Court: Centenary Chance Exams of Delhi University Not a Matter of Right  ||  Delhi High Court: Centenary Chance Exams of Delhi University Not a Matter of Right  ||  Delhi High Court: Centenary Chance Exams of Delhi University Not a Matter of Right  ||  Ker. HC: To Seek Investigation u/s 156(3) of CrPC, Pre-Conditions Have to be Satisfied  ||  OBC Certificates Issued In West Bengal After 2010 Cancelled by Calcutta High Court    

SC Orders Release of AG Perarivalan in Rajiv Gandhi Assassination Case - (18 May 2022)

CRIMINAL

Supreme Court has ordered the release of AG Perarivalan, one of the convicts serving life imprisonment in connection with the assassination of former Prime Minister Rajiv Gandhi.

Tags : SUPREME COURT   AG PERARIVALAN   RAJIV GANDHI   LIFE IMPRISONMENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved