Legal News May 24, 2013 Updates

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Supreme Court rules on dying declaration

“The law on the issue can be summarized to the effect that law does not provide who can record a dying declaration, nor is there any prescribed form, format or procedure for the same,” said a Supreme Court bench while reversing a Madhya Pradesh high court order  on acquittal in a dowry death case.

This means that you need not be a Distt. megistrate or Govt. Doctor or a Police Officer to record a dying declaration by someone accusing those responsible for the death of the person making his or her last statement

Two bail pleas by Abu Salem rejected by Tada court

Two bail pleas by Abu Salem rejected by Tada court

Tada court judge rejected two bail pleas by Abu Salem, who is currently lodged in Taloja prison in connection with the 1993 serial Mumbai blasts and the 1995 Pradeep Jain murder cases.

Salem had made separate pleas in both cases.

Delhi govt asked to come up with a witness protection program

Delhi govt asked to come up with a witness protection program

The Delhi High Court has asked the state government to come up with a witness protection policy to ensure that the witnesses are not harassed by the accused in criminal cases.

A bench of justices S Ravindra Bhat and G P Mittal said that they should not be allowed to come under pressure as has been seen “in case after case” and it is the duty of the government to provide adequate protection to them

Delhi Court asks for safety measures from social networking sites to protect minors

Delhi Court asks for safety measures from social networking sites to protect minors

Delhi High Court has asked Facebook and Google to submit suggestions within four weeks on safety measures for online usage of such sites by children in India.

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