Cal. HC: Applications Related to ICA Can be Entertained by Single Judge of Commercial Division  ||  Bom. HC: Stock Broker Can’t be Booked for Duping Shareholders Only for Forwarding Whatsapp Messages  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: Delhi Govt. Directed to Implement Hybrid Courts Project on Priority Basis  ||  SC: Dispute regarding Discharge of Contract is Arbitrable as per Arbitration Agreement  ||  SC: Second Sale Deed Can’t be Executed Over Same Plot while First Sale Deed is Pending Registration  ||  SC: Necessary to Create Machinery to Verify Felling of Trees According to Court’s Direction  ||  SC: Executive Decision Previously Taken Can be Withdrawn for Larger Public Interest  ||  Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials    

Supreme Court Notices NHRC over Plea Seeking Law on Custodial Torture - (10 Jan 2017)

Supreme Court has sent to notice National Human Rights Commission (NHRC) on a plea seeking framing of an effective law to prevent torture and inhuman treatment of individuals in custody.

Tags : SUPREME COURT   NATIONAL HUMAN RIGHTS COMMISSION   CUSTODIAL TORTURE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved