J&K HC: Dispute Involving Elements of Criminality Not Automatically Excluded from Arbitration  ||  J&K HC: Dispute Involving Elements of Criminality Not Automatically Excluded from Arbitration  ||  Karnataka Govt. Proposes Bill to Provide 50-75% Kannadiga Quota in Private Jobs  ||  Madras High Court: Investigation Under PMLA Against Private Contractors, Stopped  ||  All. HC: In UP, Principle of ‘No Pay No Work’ Not Applicable on State Government Employees  ||  Del. HC: Notice Issued on Plea for Reservation of 33% Seats for Women in Lawyers' Bodies Elections  ||  SC: Not Uncommon for Diff. Statutes Concerning Similar Area of Law to Have Convergence of Interest  ||  Supreme Court: Maintenance or Permanent Alimony Should Not be Penal  ||  SC: No Indefeasible Right to Pay Parity Unless Competent Authority Equates Two Posts  ||  Tel. HC: HC has Limited Power in Matter of Granting Permission to Withdraw Appeal    

SC: Can’t Claim Default Bail When First Time Extension Not Challenged, Second Passed in his Presence - (13 Apr 2023)

CRIMINAL

Supreme Court has held that when two time extensions are granted by Court, second extension granted in the presence of accused, which are not challenged, thereafter, when the charge-sheet has been filed within the period of extension, the accused is not entitled to be released on default bail.

Tags : SUPREME COURT   DEFAULT BAIL   EXTENSION OF TIME  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved