STATE OF RAJASTHAN Vs. POONA RAM AND ORS.
LAWS(SC)-2016-3-105
SUPREME COURT OF INDIA (FROM: RAJASTHAN)
Decided on March 03,2016

STATE OF RAJASTHAN Appellant
VERSUS
Poona Ram And Ors. Respondents

JUDGEMENT

- (1.) Since the respondent Nos. 1 to 4 chose not to appear in this criminal appeal inspite of notice, orders were passed for issuance of non-bailable warrants. The same having been executed, all the four respondents are now in custody and have filed the criminal miscellaneous petition seeking interim bail till the final disposal of the present matter. Instead of confining the arguments on bail, we have heard learned counsel for the parties on merits of the appeal itself which has been preferred by the State of Rajasthan against the judgment and order dated 21st September, 2005, passed by a Division Bench of the High Court of Rajasthan at Jodhpur in D.B. Criminal Appeal No.956/2001. The State is aggrieved on account of the Division Bench altering the sentence of the respondents from Section 302 IPC to Section 304-II IPC and reducing the sentence of life imprisonment to one of slightly more than five years, i.e., the period which the respondents had undergone till the date of the impugned judgment.
(2.) It is made clear at the outset that the accused persons i.e. respondent Nos. 1 to 4 have not preferred any appeal against their conviction which stands affirmed by the High Court. As a result, their involvement in the occurrence in which the deceased, Babu Lal, received large number of injuries caused by lathis wielded by the four accused persons is not in dispute. Now the only issue for consideration is whether the High Court was justified in converting their conviction from Section 302 to Section 304-II IPC which led to reduced punishment of about five years rigorous imprisonment only.
(3.) The trial court judgment dated 21st September, 2001 passed by Additional Sessions Judge (Fast Track) Jodhpur in Sessions Case No.45/2001 discloses the manner of occurrence in which Babu Lal was assaulted by all the four accused persons by giving him repeated lathi blows. It was a night time occurrence and the accusation is assault by all the four accused persons without specifying who caused injury on the head and the ribs. It is evident that the assault was merciless, but it is also worth noting that there is no allegation that the accused persons wanted to kill the deceased. No uttering or exhortation by the accused persons is to be found in the F.I.R. which is a detailed one lodged by an eye-witness. It has been stated by the informant that the accused persons were sort of vagabond men who used to roam throughout the night under the influence of liquor and since the deceased used to check them, they had enimity with him.;


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