Ker. HC: Independent Evidence of Accomplice Sufficient in Itself to Sustain Conviction  ||  Del HC: Nodal Authority Appointed for Drafting Procedure to Prevent Tree Felling in North Campus, DU  ||  Ker. HC: Baseless Apprehensions That Lawyer Will Act Illegally Should Not be Made by Courts  ||  Mobile e-Sewa Kendra on Bharat Benz Minibus Launched by Kerala High Court  ||  Kar. HC: Service Charge Cap on App-Based Auto Rides Upheld  ||  Plea by Moti Mahal in Delhi High Court for Cancellation of Daryaganj Restaurant’s Trademark  ||  Allahabad HC: Police Officials Duty Bound to Produce Accused Before Court  ||  Kerala High Court: Court Granting Bail Can Cancel it, if Conditions are Violated  ||  Cal HC: Death to be Presumed of Employee Untraceable for 7 Years, Heirs Entitled to Terminal Benefit  ||  Bom. HC: One-Week Bail Granted to Life Convict to Appear in Entrance Test    

Ker. Court: Threating Woman Without Intention to Outrage Modesty Not Offence U/S 354 IPC - (20 Jul 2023)

CRIMINAL

Kerala Court has held that merely holding woman’s hand and threatening her that he would kill her without any culpable intention to outrage her modesty will not attract offence under Section 354 of IPC.

Tags : KERALA COURT   OUTRAGE MODESTY   CULPABLE INTENTION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved