Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials  ||  Ori. HC: Stay of Execution Proceedings Under Arbitration Act Governed by Provisions of CPC  ||  SC: Intricate Enquiry Whether Claims are Time Barred Must Not be Conducted by Referral Courts  ||  Mad. HC: Proposed Changes in Criminal Laws Could have been Brought Through Amendments  ||  Bom. HC: Govt’s Decision to Exempt Pvt. Schools From 25% RTE Quota 'Unconstitutional'  ||  Ker. HC: To Proceed Against an Offence Committed Partly in India, Sanction of Centre Not Required  ||  Del. HC: Court to Take up Matter Referred to Arbitral Tribunal if Urgency Occurs  ||  Guj. HC: Asking Unknown Woman her Name, Address Doesn’t Constitute Sexual Harassment  ||  SC: In Cases of Long Incarceration, Watali Judgement Cannot be Cited as a Precedent  ||  Kerala HC: BNSS to be Applicable in all Criminal Appeals after 1st July, 2024    

UP Court Convicts Samajwadi Party Leader And UP MLA Azam Khan in 2019 Hate Speech Case - (28 Oct 2022)

CRIMINAL

UP Court has held Samajwadi Party leader and former Uttar Pradesh minister Azam Khan guilty in 2019 Hate Speech case for making provocative remarks against CM Yogi Adityanath and the then DM of Rampur during the Lok Sabha Elections 2019.

Tags : UP COURT   AZAM KHAN   HATE SPEECH  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved