Karnataka HC: Can’t Provide Free Bus Service to Enable Voters to Reach Polling Booth  ||  Gau. HC Declares Levy of Court Fee at the rate of 7% for Grant of Probate as Unconstitutional  ||  Cal. HC: Can’t Say Retracted Statement to be Involuntary Without Being Examined by Court  ||  Supreme Court: Union Directed to Deport 17 Foreigners in Assam’s Transit Camps  ||  Recommendations Made by Gujarat HC for Promotions of Judicial Officers Upheld by Supreme Court  ||  SC: Can’t Charge Friends/Relative for Offence of Bigamy by Mere Presence in Second Marriage  ||  ICAI Rule Limiting Number of Tax Audits by Chartered Accountants Every Year Upheld by Supreme Court  ||  Supreme Court Explains 7 Sub-Rights that Must be Protected by State During Land Acquisition  ||  SC: Accused Can’t be Arrested by ED After Special Court has Taken Cognizance of PMLA Complaint  ||  SC: Employees Filing Writ Petitions Against Air India After its Privatisation, Not Maintainable    

SC: Investigating Officer Must Narrate Statement of Accused to Prove Disclosure Statement - (22 Apr 2024)

CRIMINAL

SC has held that for proving disclosure statement the Investigating Officer would be required to narrate what accused stated to him. He essentially testifies about the conversation held between him and accused which has been taken down into writing leading to the discovery of incriminating facts.

Tags : SUPREME COURT   INVESTIGATING OFFICER   DISCLOSURE STATEMENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved