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: SC/ST Act Not Attracted if Offence Not Done With Intention That Victim is of Particular Caste - (12 Jul 2022)

CRIMINAL

Andhra Pradesh High Court has held that when the offence is not done with an intention that the victim belongs to a particular case, then the provisions of Scheduled Castes and the Scheduled Tribes (Prevention of Atrocities) Act (SC/ST Act) will not get attracted.

Tags : ANDHRA PRADESH HIGH COURT   INTENTION   SC/ST ACT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved