RAMJI LAL Vs. STATE OF HARYANA
LAWS(SC)-1982-12-20
SUPREME COURT OF INDIA
Decided on December 06,1982

RAMJI LAL Appellant
VERSUS
STATE OF HARYANA Respondents

JUDGEMENT

- (1.) Special leave is granted.
(2.) Appellant original accused 2 and 3 were convicted for an offence under S. 325 read with S. 34 of the Indian Penal Code and each of them was sentenced to R. I. for 1 years and to pay a fine of Rs. 200. 00 in default to undergo R. I. for three months. Both of them were also convicted for an offence under S. 324 read with S. 34, Indian Penal Code and each of them is sentenced to suffer R. I. for one year. Both of them are further convicted for an offence under S. 323 read with S. 34. Indian Penal Code and each of them is sentenced to suffer R. I. for six months. Substantive sentences are directed to run concurrently. Original accused 1 was given the benefit of the provisions of Probation of Offenders Act and he was ordered to execute a bond for a period of two years to be of good behaviour. That period has long since expired.
(3.) When the special leave was taken up for hearing today, Dr. Chauhan. appeared for the appellants and Mr B. B. Singh. learned counsel appeared for the original injured complainant. Both drew our attention to an affidavit dated 1/11/1982 filed by the original injured complainant, Nasib Singh, in which he has stated that he has entered into composition and that has been done voluntarily and that even though he was offered compensation he declined to accept the same. He stated that the composition was brought about by the intervention of friends and well-wishers to restore friendly and good neighborly relations with the accused.;


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