9 more judges suspended in Telangana

9 more judges suspended in Telangana

The High Court of Judicature in Hyderabad suspended nine more judges, who joined the protest demanding withdrawal of the provisional list of appointments of judicial officers.

All the judicial officers working in the lower courts decided to go on mass casual leave and observe a High Court bandh after an extraordinary general body meeting of the Telangana Judges Association.

 

High Court of Ahmadabadrefuses to Bank Book which is making mockery of Prime MinisterNarenderaModi

The  Ahmedabad  court has dismissed a suit filed to seek a ban on a Gujarati book FekuJi Have Delhi Ma (Feku is now in Delhi), which mocks the tall promises and claims Prime Minister Narendra Modi made during election campaigans.

The Court held that the book contains the personal opinion of its author; so banning it would violate his right to freedom of expression.

The Civil Court held that the book did not pose a threat to the unity and sovereignty of the country, which is a valid ground for imposing a ban on its sale and publication.

The judge dismissed the suit while refusing to restrain the author and publisher from selling the book.

 

Delhi High Court awarded maintenance to woman/victim of domestic violence

The Victim alleged to be tortured by her husband on ground of bringing insufficient dowry. Though her family met demand after marriage but Accused continued to demand more dowry and his list was not ending up anywhere. Accused harassed and mentally tortured her.

Left with no option a complaint was filed and the Court has awarded the woman monthly maintenance of Rs. 7000/- and compensation of Rs. 25, 000/- .

Madras High Court has held that merely on round that a person has been named in the suicide note cannot by itself lead to conclusion that he abetted the suicide

The Madras High Court held that merely because a person who committed suicide , had written in her suicide note that a person is responsible for her death cannot make that person liable to conviction under Section 306 of Indian Penal Code, 1860.

The Court observed that contents of the suicide note and other attending circumstances have to be examined to find out whether it is abetment within the meaning of section 306 I.P.C. read with section 107 I.P.C.

The Court has also held that, in order to attract offence under Section 306 IPC, there must be a positive act on the part of the accused, and an intention that the victim should die.

Manipur High Court held that Women’s commission is empowered to issue arrest warrant at the stage of inquiry

The Manipur High Court has held that, at the stage of inquiry, the commission has the power of Civil Court to summon and ensure attendance of any person from any part of India.

The court held:

“In view of the conclusion drawn above and in view of the provision in clause (2) of Section 10 of the Act, I am of the opinion that the Commission has the power not only to entertain such complaint but to direct the parties to appear in order to ascertain whether there is substance in the complaint or not. Because, the Commission would be able to take up such matters with the authorities concerned, for appropriate remedial measures only after ascertaining the prima-facie of the complaint.”

About the Author

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Vakilno1 is a group of Law Enthusiasts and Legal Experts in India with a passion to provide the latest info and articles on Indian Legal System

 

 

 

 

 

 

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