KAILASH CHANDER Vs. STATE OF PUNJAB
LAWS(SC)-1982-11-45
SUPREME COURT OF INDIA
Decided on November 10,1982

KAILASH CHANDER Appellant
VERSUS
STATE OF PUNJAB Respondents

JUDGEMENT

- (1.) Having considered all the circumstances of the case, we do not think that any interference is called for in regard to the sentence imposed on the appellant. The notice is, therefore, discharged, and the sentence of life imprisonment awarded by the courts below to the appellant is confirmed.
(2.) The appeal shall stand disposed of in terms of this order.;


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