MP HC: Wife’s Refusal to Have Physical Relationship With Husband, Amounts to Cruelty  ||  Ori. HC: Re-Imprisonment of Prematurely Released Convict Can’t be Ordered Unless Release Challenged  ||  Ker. HC: IO Mixes Contraband Found in Separate Packs, Bail Granted to Accused Booked Under NDPS Act  ||  Tripura High Court: Accused Not Entitled to Bail on Mere Filing of Chargesheet  ||  Guj. HC: Student Allowed to Write Exams, Shortage of Attendance Condoned  ||  Ker. HC: AO Can’t Reopen Assessment in Block Period of 6 Years if Absence of Incriminating Materials  ||  Tel. HC: Existence & Validity of Arb. Agreement Must be Determined u/s 11(6) of A&C Act by Court  ||  Tel. HC: While Releasing Amount Under S. 19 of MSME Act, Reasons Must be Assigned by Courts  ||  Ker. HC: Settling Serious Crimes Like Murder, Rape Would Seriously Impact Society  ||  Del. HC: Mandate of Arbitral Tribunal Can be Extended by Court, Even After its Expiry    

Jodhpur Based Court Acquits Salman Khan of All Charges Under Arms Act in Black Buck Poaching Case - (18 Jan 2017)

A Jodhpur based Court has acquitted Bollywood Actor Salman Khan of all charges in Arms Act case against him in alleged poaching of two black bucks, after prosecution failed to provide conclusive evidence proving his guilt.

Tags : CHIEF JUDICIAL MAGISTRATE   JODHPUR DISTRICT   SALMAN KHAN   ARMS ACT   BLACK BUCK POACHING  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved