PAWAN RATAN MANDAL Vs. STATE OF CHHATTISGARH
LAWS(CHH)-2003-8-6
HIGH COURT OF CHHATTISGARH
Decided on August 18,2003

PAWAN RATAN MANDAL Appellant
VERSUS
STATE OF CHHATTISGARH Respondents




JUDGEMENT

L.C.Bhadoo, J. - (1.)Accused/appellants Jagdish @ Vidyut Sarkar and Pawan Ratan Mandal were tried by the Fourth Additional Sessions Judge. Fast Track Court. Raigarh, in Sessions Trial No. 71 of 2001, for the commission of the offence punishable under Section 302 of the I.P.C. for committing the murders of Dr. Animesh Bishwas. Smt. Mirani Bai W/o Dr. Animesh Bishwas. Miss Chandrani alias Sonu % Dr. Animesh Bishwas. Miss Pushpa sister of Dr. Animesh Bishwas and Master Vijay Bishwas. S/o Dr. Animesh Bishwas. The learned Additional Sessions Judge by his judgment dated 27th, August. 2002, after holding the accused persons guilty of the offence under Section 302 of the I.P.C. sentenced them to death.
(2.)Criminal Appeal No. 1085 of 2002 has been filed by accused Pawn Ratan Mandal and Criminal Appeal No. 201 of 2003 has been filed by accused Jagdish Vidyut Sarkar against the said conviction and sentence passed against them by the learned Fourth Additional Sessions Judge. On the other hand, the learned Additional Sessions Judge has made Death Reference No. 5 of 2002 to this Court for conformation of the death sentence imposed by him on the accused.
(3.)This judgment shall dispose of the aforesaid appeals filed by the accused persons and the reference made by the learned. Additional Sessions Judge.


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