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Report No. 187

(b) Burning at The Stake

'Burning' dates back to the Christian era. Burning at the stake was a popular death sentence and means of torture, which was used mostly for heretics, witches, and suspicious women. It was in the year 643 AD, an Edict issued by Pope declared it illegal to burn witches. However, the increased persecution of witches throughout the centuries resulted in millions of women being burned at the stake. The first major witch placed on newspaper reports, articles, books.

For more information, please find reference as follows 11hunt occurred in Switzerland in the year 1427 AD. Throughout the 16th and 17th Centuries, witch trials became common throughout Germany, Austria, Switzerland, England, Scotland, and Spain during the Inquisition. Soon after, witch trials began to decline in parts of Europe, and in England and the death penalty for witches was abolished. The last legal execution by burning at the stake took place at end of the Spanish Inquisition in 1834.



Mode of Execution of Death Sentence and Incidental Matters Back




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