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  ||  Jh. HC: Can’t Cancel Bail Unless There is Violation of Bail Conditions or Accused Impedes Fair Trial  ||  Guidelines Issued by Delhi High Court for Trial Court Judges to Decide Transfer Applications  ||  P&H HC: Presence of Magistrate Mandatory to Prove Compliance With Section 52A of the NDPS Act  ||  Meghalaya High Court: In a Sacred Relationship, Husband is the Property of the Wife and Vice Versa  ||  Kar HC: Disciplinary Authority Must Look Into Past Conduct of Workman While Passing Dismissal Order  ||  Ker. HC: Facts Indicating Special Knowledge Must be Estd. by Prosecution to Shift Burden of Proof  ||  Ker. HC: Facts Indicating Special Knowledge Must be Estd. by Prosecution to Shift Burden of Proof  ||  Ker. HC: Independent Evidence of Accomplice Sufficient in Itself to Sustain Conviction    

SC: If Sufficient Evidence of Involvement Exists, Person Not Named in FIR can be Added as Accused - (08 Jun 2023)

CRIMINAL

Supreme Court has held that if evidence on record shows the involvement of a person in the commission of a crime, the said person can be arraigned as an accused by exercising power under Section 319 of CrPC and should face trial together with the accused already arraigned.

Tags : SUPREME COURT   EVIDENCE   ACCUSED   FIR  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved