BAIJU AND ORS. Vs. STATE OF KERALA
LAWS(SC)-2016-2-167
SUPREME COURT OF INDIA
Decided on February 01,2016

Baiju And Ors. Appellant
VERSUS
STATE OF KERALA Respondents

JUDGEMENT

- (1.) Delay condoned.
(2.) Leave granted.
(3.) It appears that the accused­appellants have been convicted, inter alia, for the offence punishable under Section 326 of the Indian Penal Code, 1860 (for short 'IPC') which is not a compoundable offence.;


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