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: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding    

SC: Mere Unnatural Death of Wife Within 7 Years of Marriage Not Sufficient to Prove Dowry Death - (25 Apr 2023)

CRIMINAL

Supreme Court has held that mere death of the deceased wife being unnatural in the matrimonial home within seven years of marriage will not be sufficient to convict the husband for dowry death under Section 304B and 498A of IPC.

Tags : SUPREME COURT   DOWRY DEATH   UNNATURAL DEATH   CONVICTION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved