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

Report No. 35

Topic Number 31(b)

How discretion exercised

579. Case-law.-

The way in which the discretion is exercised by the court can be seen from the decided cases1.

1. See Analysis of case-law.



Capital Punishment Back




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