Articles

Subject: Criminal Results: 264

"decision Of Honourable Supreme Court On Section 377 Of Indian Penal Code Is It Just And Fair?"

Homosexuality is one of the most ancient debated issues in almost every society. Decision of Honourable Supreme Court in Suresh Kumar Kaushal v. Naz  ...Read More

By: Ms. Akanksha Madaan | | Criminal

‘Madness at the Margins’: The Place of Foucault and Derrida in the Postmodern Critique of Law

Amongst contemporary legal academia, it is often argued that many jurisprudential theories of the past tend to reflect a characteristic ‘upbringing’,  ...Read More

By: Abu Mathen George | | Criminal

“Death Penalty and Pardoning Power of President: A Comparative Analysis Between the Position in India and United States Of America”

Since the beginning of civilization there has been crime, and the retaliation from the civilized society has manifested in the form of punishment. In  ...Read More

By: Palasree Kirttania | | Criminal

A Brief Note On Issuance Of Non Bailable Warrants And Its Execution

To secure the presence of the accused, the court issues warrant of arrest during the pendency of trial. Warrant is an order addressed to a certain pe  ...Read More

By: Mr. A. Veeraiah | 08/13/2012 | Criminal

A Case Against Delay As A Ground For Commutation Of Death Sentences

With the pronouncement of the judgments in Triveniben v. State of Gujarat, Mahendra Nath Das v. Union of India and Shatrughan Chauhan v. Union of Ind  ...Read More

By: Zubin Dash And Shashank Singh | | Criminal

A Critical Study on Hostile Witnesses: Problem and Solutions

Witness as Bentham said: are the eyes and ears of justice. If the witness himself is incapacitated from acting as eyes and ears of justice, the trial  ...Read More

By: Pyali Chatterjee | 10/23/2018 | Criminal

A Legal Exclusion through ‘Criminalization’, ‘Stigmatization’ and ‘Invisibilization’ in the Pre and Post-Independence India

Law as an institution strives to perform both inclusionary and exclusionary functions in any societal structure. In the present paper, the author hig  ...Read More

By: Mr. B. B. Pande | | Criminal

A Marriage be it Valid or Invalid: A Dowry is a Dowry

The Supreme Court has held that a husband could be punished for demanding dowry during a second marriage even if he proves that he has not divorced h  ...Read More

By: Ankita Vashisht | | Criminal

A Mockery of the Philosophy Behind Protection of Women from Domestic Violence Act, 2005. An Indian Case Study

Indra Sarma v. V.K.V. Sarma1 was an Apex Court decision rendered by a two judge bench comprising of J. K. S. Radhakrishnan, and J. Pinaki Chandra Gho  ...Read More

By: Anuja S. | | Criminal

A New Dimension of Sec. 91 of CrPc: In light of Sec.202 Of CrPC

In 1969, the Law Commission of India in its 41st Report on the subject -“The Code of Criminal Procedure, 1898 - Vol-1”, in its 16th chapter - „Compla  ...Read More

By: Harsh Tikoo | 01/07/2019 | Criminal
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