हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / Kathua Gangrape & Murder: Supreme Court has refused to to give protection to the Witnesses

Kathua Gangrape & Murder: Supreme Court has refused to to give protection to the Witnesses

May 16,2018:

The three witnesses in the case alleged that they are being harassed by Jammu and Kashmir Police and sought for protection from Supreme Court.

Supreme Court of India
Supreme Court of India

On Wednesday, Supreme Court refused to give protection to the witnesses of Kathua Gangrape and Murder case.

Apex Court has also refused to take the case from Jammu and Kashmir Crime Branch and had it over to any other investigating agency.

The apex court has fixed the matter for further hearing to May 17.

According to their Petition, they had already recorded their statements before Police and the Magistrate. The witnesses had in their statement before the magistrate said they gave their statement to the police under coercion.

In their petition, they had alleged that State Police was asking them to re-appear and re-record their statements and exerting pressure on their families.

Supreme Court had on May 7 transferred the trial in the Kathua gangrape and murder case of an eight-year-old girl from Jammu and Kashmir to Pathankot in Punjab, but refrained from handing over the investigation to CBI saying there was no need as the investigation has been conducted and the chargesheet filed.

Source Deccan Chronicle

Facebook Comments

Hindu Hindu

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish State of Affairs Women Safety: State of Affairs             pic by mangal

TOI

Hindu

Hindu

TOI

TOI

TOI

Hindu

pinterest

TOI

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Four Pillars of Democracy Four Pillars of Democracy             by Satish TOI

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

Hindu

Hindu

TOI [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption] Job Hazards

Hindu

Hindu Hindu

TOI

TOI Cartoon Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Soaring of Oil Prices pic by indiaone

TOI

Hindu Hindu Missing the Point Missing the Point pic by english blog

Hindu

Hindu Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Hindu 150425_-_farmers_a_2384764f

Hindu

Hindu

Tax Reforms    by Hindu Tax Reforms by Hindu

IBN IBN

Time to straighten up Time to straighten up                pic by TOI Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

TOI

Belts are for Dogs Belts are for Dogs

Hindu

Alligator vs Litigator Alligator vs Litigator Hindu State of Two Nations State of Two Nations               pic by sandeep America First Walk Your own Talk [caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption]

TOI

Hindu Hindu

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Delivery Boy Delivery Boy                    by Satish TOI Demonitisation Diaries Demonitisation Diaries                                                       by sify ALL_1_Theme_01A_24_2383617g

Hindu

Hindu

TOI

TOI

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Acheche DIn Acheche Din     pic by sify Hindu [caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] Let Justice Be Let Justice Be
 
 
 

Check Also

Justice Sanjiv Khanna

Why Supreme Court Collegium elevated Justice Sanjiv Khanna instead of Justices Menon or Nandrajog

22.1.2019: Going by seniority, Justice Khanna, 58, is in line to become chief justice of India (CJI) in November 2024 for a term of seven months. The collegium’s controversial decision to elevate justice Sanjiv Khanna from the Delhi high court ...

Leave a Reply

Your email address will not be published. Required fields are marked *

Latest laws

Join our mailing list to receive the Latest Laws News and updates from our team.