BHUPAL SAHU Vs. STATE OF MADHYA PRADESH
LAWS(CHH)-2003-1-3
HIGH COURT OF CHHATTISGARH
Decided on January 23,2003

BHUPAL SAHU Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents


Referred Judgements :-

AKHTARI BI VS. STATE OF MADHYA PRADESH [REFERRED TO]


JUDGEMENT

K.H.N.Kuranga, CJ. - (1.)Learned counsel for the appellant submits that she has filed an application for suspension of sentence and grant of bail on behalf of the appellant No. 1 Bhupal Sahu which is numbered as M(Cr.) P. No. 239/2000. Heard both the counsel on the above application.
(2.)This appeal was filed by three persons including the appellant Bhupal Sahu. They have been convicted by the Additional Sessions Judge, Sakti (Bilaspur) for commission of the offence punishable under Section 302 read with 34 and 201 of the I.P.C. and have been sentenced to suffer life imprisonment with fine of Rs. 500/- each and one years R.I. with fine of Rs. 250/- each, in default of payment of fine amount 3 months and 1 months R.I. respectively.
(3.)It is submitted that the other two appellants namely Chhedram Sahu (appellant No. 2) and Smt. Kartikmati (appellant No. 3) have been released on bail vide order dated 6/5/1998 passed in this appeal on the ground of old age. Now this application has been filed by Bhupal Sahu mainly on the ground that there is a delay in disposal of the appeal. It is mentioned in the application that the appellant Bhupal Sahu in Jail since 3/9/1996, which is not disputed by the counsel for the State. Thus the appellant has completed more than 6 years jail sentence. Learned counsel for the appellant relied upon a decision Akhtari Bi v. State of M.P., and submits that this appeal may take some time for final disposal and other two appellants have already been released on bail therefore the present appellant No. 1 Bhupal Sahu may be released on bail.


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