AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Supreme Court Judgments


Latest Supreme Court of India Judgments 2018

Subscribe

RSS Feed img








Paramjit Kaur Vs. State of Punjab & Ors [2008] INSC 2038 (28 November 2008)

Judgment

IN THE SUPREME COURT OF INDIA CRIMINAL APPELLATE JURISDICTION CRIMINAL MISCELLANEOUS PETITION NO.6357 OF 2008 IN WRIT PETITION (CRL.)NO.497/1995 PARAMJIT KAUR Petitioner(s) VERSUS STATE OF PUNJAB & ORS Respondent(s) ORDER

1.     Heard both sides.

2.     The petitioner's husband - Shri Kikar Singh was one of the witnesses in a criminal case pending before the Sessions Judge, Patiala. This petition had been filed by his wife- the petitioner herein alleging that the witness Kikar Singh was under threat and he should be given protection. This Court had earlier directed the authorities to give protection and we are told that the trial of the case is already over and that the witness no longer need any protection. Learned counsel appearing for the petitioner submits that there are other criminal cases pending in which the said witness also involved and so the protection should be extended further. We do not find any reason to extend the protection. If there are any such cases, the petitioner would be at liberty to approach the appropriate authorities. Without prejudice to such right, the Crl.M.P. is disposed of.

...............CJI. (K.G. BALAKRISHNAN)

.................J. (P. SATHASIVAM)

.................J. (J.M. PANCHAL)

NEW DELHI;

28TH NOVEMBER, 2008.

 Back


 



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys