Report on Lack of AC, Drinking Water and WiFi at DU Law Faculty Sought by Delhi High Court  ||  All. HC: DCP Pulled Up for Directing Further Investigation Without Leave of the Magistrate  ||  Kerala HC: Husband Acquitted u/s 304B IPC Can be Held Guilty u/s 498A IPC if Facts Permit  ||  Karnataka Prohibition of Violence Against Advocates Act, 2023 Comes Into Effect From 10th June, 2024  ||  Karnataka HC: PIL Seeking Declaration that Temples are Not Public Authorities, Dismissed  ||  Bom. HC: Karan Johar Files Suit Against Makers of the Film “Shaadi Ke Director Karan Aur Johar”  ||  Mad. HC: Bar Associations to Pay 15000 to 20,000 to Junior Lawyers Practicing in State  ||  Kerala High Court: E-Toilets to be Build for Flood Affected Tribal Families  ||  Amalgamation of Air Asia With Air India Express Approved by NCLT  ||  SC: Accused Refusing to Undergo Medical Examination Amounts to Non-Cooperation With Investigation    

LCI 268th Report on Bail Provisions: Reduce Incarceration Period for Unconvicted Undertrials - (25 May 2017)

Law Commission of India in its 268th report related to bail system, made significant suggestions to change bail provisions keeping in mind that poor people do not get bail, and even when bail is granted, it is difficult for them to get sureties.

Tags : LAW COMMISSION OF INDIA   BAIL PROVISIONS   268TH REPORT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved