Main Search Premium Members Advanced Search Disclaimer
Citedby 2886 docs - [View All]
Rajesh Talwar vs C.B.I & Ors on 2 March, 2012
A.R. Antulay vs R.S. Nayak & Anr on 29 April, 1988
Rajendra Singh And Anr. vs State Of Uttar Pradesh on 29 August, 1959
M.Gopalakrishnan vs The Inspector Of Police on 31 August, 2009
K. Anbazhagan vs State Of Karnataka And Others on 15 April, 2015

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 406 in The Code Of Criminal Procedure, 1973
406. Power of Supreme Court to transfer cases and appeals.
(1) Whenever it is made to appear to the Supreme Court that an order under this section is expedient for the ends of justice, it may direct that any particular case or appeal be transferred from one High Court to another High Court or from a Criminal Court subordinate to one High Court to another Criminal Court of equal or superior jurisdiction subordinate to another High Court.
(2) The Supreme Court may act under this section only on the application of the Attorney- General of India or of a party interested, and every such application shall be made by motion, which shall, except when the applicant is the Attorney- General of India or the Advocate- General of the State, be supported by affidavit or affirmation.
(3) Where any application for the exercise of the powers conferred by this section is dismissed, the Supreme Court may, if it is of opinion that the application was frivolous or vexatious, order the applicant to pay by way of compensation to any person who has opposed the application such sum not exceeding one thousand rupees as it may consider appropriate In the circumstances of the case.