Del. HC: Detailed Reasons Not to be Given by Arbitrator When Granting Request to Summon Witnesses  ||  Del. HC: Detailed Reasons Not to be Given by Arbitrator When Granting Request to Summon Witnesses  ||  SC: Before Decision of Arrest, Materials Exonerating Accused Must also be Considered  ||  HP HC: No Requirement of Practicing for 7 Years for Appointment as District Judge  ||  SC: For Smooth Functioning of CIC, Commissioner has Power to Form Benches & Frame Regulations  ||  SC: BMW Directed to Pay Rs. 50 Lakhs as Compensation for Supply of Defective Car  ||  SC: Before Initiating Trap Proceedings against Public Servants, Demand of Bribery to be Verified  ||  Supreme Court: Cannot Include Confession Made before Police in Charge Sheet  ||  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    

J&K&L HC: Relatives Can’t be Roped into Dispute Without Instances of Their Involvement in Crime - (02 Aug 2022)

CRIMINAL

Jammu and Kashmir and Ladakh High Court has held that in crimes pertaining to matrimonial disputes and dowry deaths the relatives of the husband should not be roped in on the basis of omnibus allegations unless specific instances of their involvement in the crime are made out.

Tags : JAMMU AND KASHMIR AND LADAKH HIGH COURT   MATRIMONIAL DISPUTE   DOWRY DEATH   RELATIVES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved