Salman withdraws plea from SC to summon Kamaal Khan as witness – Legal News

Salman withdraws plea from SC to summon Kamaal Khan as witness

Bombay High Court acquitted Salman Khan in the 2002 hit-and-run case, where after Salman Khan withdrew his plea from the Supreme Court seeking examination of his friend and singer Kamaal Khan as court witness in the case.

A bench headed by Justice Madan B Lokur allowed Salman’s lawyer to withdraw his appeal after she said that it had become infructuous in the light of Bombay High Court judgment in the main case.

The high court on Thursday acquitted Salman in the case, quashing the trial court order convicting and sentencing him for five years.

It held that the prosecution had failed to prove “beyond reasonable doubt” that the actor was driving the vehicle at the time of accident and was drunk.

Modi’s project stayed by Gujarat High Court

The High Court has stayed land acquisition process in the ambitious Dholera Special Investment Region near Ahmedabad.

The court granted a stay on a petition filed by the residents of 22 villages who opposed the land acquisition being carried out by the State government authorities under the Gujarat Town Planning and Urban Development Act (TP), which does not offer any compensation and is deducting up to 50 per cent of the lands of each landholder to create a land pool to develop infrastructure like roads, public utilities, etc.

Norms related to School arts fete to be amended

Process for amending the rules for selection of students to the State School Arts Festival at the entry level has been set. Order has been issued based on a judgment of the High Court of Kerala.

A violinist had filed a writ petition in the court pointing out anomalies in the Kerala School Kalotsavam Manual.

The court had directed that the anomalies be clarified before the sub-district level school festival got under way in November.

Apex Court upholds Haryana Panchayat law

Apex Court upheld a Haryana State law mandating that only those having “minimum” educational qualifications will be eligible to contest Panchayat elections in the State.

The other grounds for disqualification from contesting polls under the Haryana Panchayati Raj (Amendment) Act, 2015 are failure to pay arrears to any primary agriculture co-operative society or agriculture co-operative banks, failure to pay electricity bill arrears and not having a functional toilet at home.

The “minimum” education required for eligibility to contest in a Panchayat election is completion of matriculation in case of general candidates; completion of Class 8 for a woman candidate or a candidate belonging to Scheduled Caste; and completion of Class 5 pass for a Scheduled Caste woman candidate contesting for the post of ‘Panch’.

The law leaves 68 per cent of the Scheduled Caste women and 41 per cent of the Scheduled Caste men in Haryana ineligible to contest Panchayat elections. The judgment may become a rallying point for other States also to amend their laws in the same fashion.

The court completely agreed with Attorney-General submissions during the hearings that the law was meant to elect “model representatives for local self government for better administrative efficiency.”

Allahabad High Court allows music system at Varanasi ghat for Modi-Abe visit

The Allahabad High Court granted permission for installation of music system at Dashashwamedh Ghat in Varanasi where Prime Minister Narendra Modi, accompanied by Japanese counterpart Shinzo Abe, is scheduled to attend the “Ganga Arti”.

 Bench ruled that the Varanasi Development Authority (VDA) could go ahead with erecting a pole at the Ghat for installation of the music system but care must be taken that the music should not be louder than permissible limits and that it should not be played earlier than 6 A.M. and beyond 10 P.M. as that might cause inconvenience to those residing in the vicinity.

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