BCI to Del. HC: Foreign Lawyers and Firms Entering India Will Also be Helpful for Indian Lawyers  ||  Mad. HC: In MTP Cases, SP or DCP to be Personally Responsible if Identity of Minor Gets Leaked  ||  NCLT: Insolvency Plea by BCCI against Byju’s Admitted  ||  SC: Imprisonment Till Rising of Court is a Very Lenient Punishment for Offence of Bigamy  ||  Karnataka HC: Aim of Preventive Detention is to Ensure Peace in Society  ||  Ker. HC: Second Opinion to Determine Authenticity of Disability Certificate Can be Sought by MACT  ||  Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property    

SC Rejects Azam Khan’s Plea to Transfer Case to Another State - (04 Jan 2023)

CRIMINAL

Supreme Court while observing that a wrong order is not a ground to infer bias and transfer the trial from the state has refused to entertain the plea filed by Samajwadi Party Leader Azam Khan seeking to transfer his cases from the State of Uttar Pradesh.

Tags : SUPREME COURT   AZAM KHAN   TRANSFER   UTTAR PRADESH  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved