Ker. HC: Modern Outlook and Break from Colonial Past is Required from the Police  ||  Kar. HC: Property Purchased in Auction Can’t be Denied Regi. on Grounds That IT Dues are Pending  ||  SC Answers Whether Person Awarded Monetary Comp. But Hasn’t Received it Can File Appeal as Indigent  ||  Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act    

P&H HC Quashes FIRs against Tajinder Pal Singh Bagga - (12 Oct 2022)

CRIMINAL

Punjab and Haryana High Court has quashed an FIR against BJP leader Tajinder Pal Singh Bagga, who was accused by Punjab Police of spreading misinformation and communal disharmony and posting inflammatory statements against Delhi Chief Minister Arvind Kejriwal.

Tags : PUNJAB AND HARYANA HIGH COURT   FIR   MISINFORMATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved