Ker. HC: Modern Outlook and Break from Colonial Past is Required from the Police  ||  Kar. HC: Property Purchased in Auction Can’t be Denied Regi. on Grounds That IT Dues are Pending  ||  SC Answers Whether Person Awarded Monetary Comp. But Hasn’t Received it Can File Appeal as Indigent  ||  Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act    

P&H HC: Unjust to Hold Driver Guilty of Offence Involving Moral Turpitude in Absence of Mens Rea - (17 Apr 2023)

SERVICE

Punjab and Haryana High Court while observing that road accidents are often result of error of judgment or mechanical failures or on account of fault of other vehicle, has held that it wouldn't be justified to hold that driver guilty of an offence involving moral turpitude in absence of mens-rea.

Tags : PUNJAB AND HARYANA HIGH COURT   MENS REA   ROAD ACCIDENT   MORAL TURPITUDE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved