Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused  ||  SC: No Direction to ECI to Publish Info. Regarding Disclosure of Final Data of Voter Turnout  ||  BCI Issues Circular Regarding Implementation of Set of Reforms in Legal Education  ||  SC: Can’t Treat Prosecution’s Version as Gospel Truth in POCSO Cases  ||  Supreme Court: Bail Matters Should Rest and End With High Courts  ||  MP HC: Can Allow Filing of WS Beyond Limitation Period if Exceptional Circumstances are Made Out  ||  ChatGPT Used by Manipur High Court for Research to Pass Order  ||  All. HC: Cost Imposed on Party for Filing False Affidavit Before Authority to Grab Widow’s Property  ||  SC: Can’t Set Aside Conviction if Statement of Accused Not Used for Evidence While Cross-Examination  ||  Cal. HC: POSH Committee to Re-Consider Complaint Dismissed for Being Barred by Limitation    

SC Upholds Ex-Army Officer’s Acquittal in Murder Case - (19 Dec 2016)

Supreme Court has rapped CBI for failing to bring home guilt of accused, and said it 'cannot hang any person' if evidence on record does not conclusively establish his guilt.

Tags : SUPREME COURT   NHRC   EX-ARMY OFFICER   MURDER CASE  

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