Utt. HC: Conditional Liberty Must Override Statutory Embargo Under NDPS Act  ||  Utt. HC: While Exercising Inherent Jurisdiction, HC Does Not Function As Court of Appeal or Revision  ||  Pat. HC: Alcohol Consumption Cannot be Conclusively Proved Through Breath Analyzer Report  ||  Ker. HC: Emp. Messaging in Pvt. Whatsapp Group About Safety of Company Doesn’t Attract Disc. Proc.  ||  Ker. HC: Circular Issued to Enable Service of Notice, Summons Through E-Post in Trivandrum  ||  Gau. HC: Compensation Denied Over Death of Man Not Proved to be Bonafide Passenger  ||  Madras HC: Public Service is Being Performed by Lawyers, They Cannot be Denied Funds  ||  Gau. HC: Compensation Awarded to Wife of Deceased Driver Enhanced  ||  Bom. HC: Bar Council of Mah. & Goa Directed to Take Action Against Lawyer Who Appeared Without Band  ||  Delhi High Court: Bail Granted to Chief Minister Arvind Kejriwal in Liquor Policy Scam Case    

Delhi Court Discharges Sharjeel Imam, Asif Iqbal Tanha in 2019 Jamia Violence Case - (06 Feb 2023)

CRIMINAL

Delhi Court has discharged Sharjeel Imam and Asif Iqbal Tanha in a case connected to the incidents of violence at Jamia Milia Islamia University in December, 2019, however, Imam still remains in custody in other FIRs registered against him concerning 2020 North-East Delhi riots.

Tags : DELHI COURT   SHARJEEL IMAM   JAMIA VIOLENCE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved