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SC restrains states to release life convicts prematurely

It is worth mentioning that the J. Jayalalithaa government in Tamil Nadu had taken the decision to release all the seven convicts, found guilty in the Rajiv Gandhi assassination case. The Center, then led by the UPA had challenged the state government’s decision and now the new government, led by Prime Minister Narendra Modi has stood by its predecessor.

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Syed Mohammad Ahmed Kazmi
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SC denies transfer of trail due to improper subordinate court order

The apex court made the observations in the wake of a petition filed by Kazmi seeking shifting of the trail to another court, alleging bias by the present court. “Sometimes the subordinate court may pass an improper or wrong order. It can be corrected but it cannot be a basis for seeking transfer of trail”, said Justice Shiva Kirti Singh as Kazmi’s counsel Mahmood Pracha moved the court for transferring the trial.

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Supreme Court of India
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SC questions logic behind failed affairs leading to rape charges

While the apex court refrained from issuing any order, it did express anxiety over how some men were being falsely charged with inducing their ex-partners into a sexual relationship on the promise of marriage. On many occasions it was found that the relationship the couple shared was fully consensual. Worse still, a sizeable proportion of such cases involve young, educated women accusing their ex-partners of rape on similar grounds.

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Central Bureau of Investigation
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CBI makes presentations for more skilled hands and greater autonomy

One of the major issues paralyzing the agency is financial crunch due to which it cannot even pay for the maintenance of its Delhi headquarters. The issue gains more significance over the fact that the prosecutors have now denied to work for the agency due to nonpayment of remunerations. Earlier, the agency has also sought its inclusion under the fund for police modernization to meet its expenses, but to no avail.

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