Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque  ||  Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship    

J&K HC: Police Cannot Quick Fix Facts into Its Viewpoint of Accusation - (02 Dec 2022)

CRIMINAL

Jammu and Kashmir and Ladakh High Court while observing that investigations must be conducted within the domain of ‘Facts in Issue’ and ‘Relevant Facts’, has called out the practice of ‘Quick Fixes’ resorted to by the police during criminal investigations.

Tags : JAMMU AND KASHMIR AND LADAKH HIGH COURT   QUICK FIXES   INVESTIGATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved