eLegalix - Allahabad High Court Judgment Information System

Welcome to eLegalix, Judgment Information System for Allahabad High Court and Its Bench at Lucknow. Judgments and Orders delivered at Allahabad High Court and Its Bench at Lucknow can be searched and viewed on this portal. Judgment/Orders are available in real time on this portal. Disclaimer

Click Here to view Decision of Hon'ble Full Bench hearing Noida Land Acquisition Matters

Click Here to view Decision of Hon'ble Special Full Bench hearing Ayodhya Matters (Ram Janmabhoomi Babri Masjid)

Latest 5 Landmark Judgment/Orders 

 
Headline Summary - S.451 CrPC-Proceedings relating to investigation, held, not within realm of inquiry or trial-Powers for custody/disposal of property cannot be invoked
Judgment/Order - CRIMINAL REVISION No. 1481 of 2021 Judgment/Order Dated - 15/7/2021 at Allahabad 
Title - Ashok Gupta Vs. State Of U.P. And Another
Coram - Hon'ble Yogendra Kumar Srivastava,J.
Headline Summary - After killing four children and wife, appellant burned their bodies, which come in rarest of rare case. Death reference is confirmed. Appeal dismissed
Judgment/Order - CAPITAL SENTENCE No. 1 of 2016 Judgment/Order Dated - 9/7/2021 at Lucknow 
Title - State Of U.P. Vs. Ramanand @ Nand Lal Bharti
Coram - Hon'ble Ramesh Sinha,J. and Hon'ble Rajeev Singh,J.
Headline Summary - S.227/228 CrPC-Tests-Whether there is sufficient ground for proceeding,not for conviction-No mini trial contemplated, only prima facie case to be seen
Judgment/Order - APPLICATION U/s 482 No. 6701 of 2021 Judgment/Order Dated - 8/7/2021 at Allahabad 
Title - Kamlendra Bahadur Mishra And 2 Others Vs. State Of U.P. And Another
Coram - Hon'ble Yogendra Kumar Srivastava,J.
Headline Summary - S.156(3) CrPC-Discretion of Magistrate to direct registration of FIR and investigate or to register a complaint case and follow procedure under Ch.XV
Judgment/Order - APPLICATION U/s 482 No. 6727 of 2021 Judgment/Order Dated - 6/7/2021 at Allahabad 
Title - Kailash Nath Dwivedi Vs. State Of U.P. And 4 Others
Coram - Hon'ble Yogendra Kumar Srivastava,J.
Headline Summary - DV Act, held, a beneficial and affirmative enactment - A narrow interpretation leaving the aggrieved woman remediless or in distress, to be eschewed.
Judgment/Order - APPLICATION U/s 482 No. 6947 of 2021 Judgment/Order Dated - 6/7/2021 at Allahabad 
Title - Nivesh Gupta @ Ankur Gupta And 2 Others Vs. State Of U.P. And Another
Coram - Hon'ble Yogendra Kumar Srivastava,J.
 

System designed and developed at Computer Centre, High Court, Allahabad.