Legal News – August 27, 2013

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Apex Court announces no compromise in rape cases

In a recent ruling, the Supreme Court declares that rape cases cannot be compromised even if the victim forgives the accused for the offence.

The Supreme Court expressed that in recent times, despite a spurt in rape cases, there has been an increasing tendency amongst trial courts to permit compromises of such offences on the ground that a settlement has been entered into between the rapist and the victim.

Apex Court rejects plea on Durga Shakti Nagpal’s (IAS officer) suspension

The Supreme Court has rejected a petition seeking contempt of court proceedings against the Uttar Pradesh government for suspending IAS officer Durga Shakti Nagpal.

An apex court bench of Justice H.L. Dattu and Justice SJ Mukhopadhaya, while dismissing the public interest litigation, asked how the state government’s action amounted to contempt of court. The court said if the state government had issued the orders putting curbs on removing illegal structures from public places.

Veteran Actor Om Puri has been charged with domestic violence

Nandita Puri has lodges a complaint against his husband, Actor Om Puri for domestic violence. The police reached Om Puri’s home to arrest him but he was missing. Currently the police are tracing the actor through his cellphone.  According to Nandita Puri’s complaint, Om Puri had beaten her with a stick and also threatened her.

There have been issues between the couple for quite some time now. In 2009, Nandita released her biography on the veteran actor which revealed about his affair with his maid.

Coal ministry not cooperating in Coalgate probe, CBI to report Apex Court

The Central Bureau of Investigation (CBI) is going to file a report in the Apex Court regarding its ongoing investigations in the coal block allocation scam. The CBI will tell the court that the Coalgate probe is being seriously hindered with the Coal Ministry not cooperating by handing over the crucial files and documents to the agency.

CBI will file its status report as a sworn affidavit and give a list of the FIRs for which records have been sought from the Coal Ministry and are yet to be provided. According to CBI sources, the agency will give details of all the reminders it has sent to the Coal Ministry since February 2013.

 

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