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

Report No. 77

Q. 13. Perjury.-

It has been suggested that in case of clear perjury being established either in an affidavit or in oral evidence, the court should have the power to impose punishment straightaway after giving an opportunity to the person concerned, instead of merely filing a complaint in a criminal court. A right of appeal, should, however, be given to such person. How far do you regard the existing law1 on the subject as requiring amplification in this regard?

1. Section 344, Code of Criminal Procedure, 1973.



Delay and Arrears in Trial Courts Back




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