STATE OF HIMACHAL PRADESH Vs. SANJAY KUMAR @ SUNNY
LAWS(SC)-2016-12-27
SUPREME COURT OF INDIA
Decided on December 15,2016

STATE OF HIMACHAL PRADESH Appellant
VERSUS
Sanjay Kumar @ Sunny Respondents

JUDGEMENT

A.K.SIKRI,J. - (1.) Leave granted.
(2.) Since the matter was fixed for final disposal, counsel for both the parties were heard in detail.
(3.) It is a case where the respondent herein was charged for having committed an offence punishable under Sections 376 and 506 of the Indian Penal Code, 1860 (for short, 'IPC'). After trial, the Additional Sessions Judge, Fast Track Court, Chamba, Himachal Pradesh, convicted the respondent under Section 376(2)(f) as well as under Section 506 of the IPC.;


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