Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

SC Stays Karnataka HC Judgment Which Allowed Trial of Husband for Marital Rape - (20 Jul 2022)

CRIMINAL

Supreme Court has stayed the judgment of the Karnataka High Court which allowed the trial of a husband for the offence of rape alleged by his wife. The Court has also stayed the trial proceedings in the Sessions Court based on the FIR lodged by the wife against her husband.

Tags : SUPREME COURT   MARITAL RAPE   STAY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved