Kerala HC: Can’t Condone Delay in Approaching Revision Authority Under Income Tax Act  ||  Karnataka HC: Scope of Judicial Review in Contractual Matters is Extremely Limited  ||  Bom. HC: Release of Film ‘Hamare Baarah’ Permitted After Agreement on Deletion of Certain Portions  ||  All. HC: Without Magistrate’s Permission, Investigation into Non-Cognizable Offence Illegal  ||  Himachal Pradesh High Court: Timeline Cannot be Imposed on Speakers to Decide Resignations of MLAs  ||  Ker. HC: In Quashing Proc. Courts to Look at All Circumstances to See if Case Initiated With Malice  ||  Kar. HC: Women Epicentres of Family Life, Deserve Preferential Treatment in Matters Relating to Bail  ||  Ker. HC: Order Holding Malabar Parota Similar to Bread and Exigible at 5% GST, Stayed  ||  Special Lok Adalat to be Organized by the Supreme Court from July 29  ||  Cal. HC: Bengal Govt. to Ensure Reservation in all Public Employment to Transgender Persons    

Delhi HC Question Special Court’s Jurisdiction in Nido Tania’s Case - (11 Apr 2016)

Delhi HC has raised questions over jurisdiction of special court conducting trial in case of Nido Tania, in 2014, while pointing out that charges against the accused under the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989, had been dropped.

Tags : DELHI HC   NIDO TANIA   SPECIAL COURT’S JURISDICTION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved