MUNNA ALIAS RAGHUNANDAN Vs. STATE OF M.P
LAWS(CHH)-2005-11-7
HIGH COURT OF CHHATTISGARH
Decided on November 08,2005

Munna Alias Raghunandan Appellant
VERSUS
State Of M.P. (Now State Of Chhattisgarh) [Alongwith Criminal Appeal No. 552/1990] Respondents

JUDGEMENT

Dilip Raosaheb Deshmukh, J. - (1.) Criminal Appeal No. 374/1990 filed by Munna alias Raghunandan and Criminal Appeal No. 552/1990 filed by Raju are directed against the judgment dated 30th January, 1990 delivered by Shri B.K. Shrivastava, Addl. Sessions Judge to Sessions Judge, Bilaspur in Sessions Case No. 64/1988 whereby the appellant-Raju was convicted under Section 302, IPC for committing murder of Santosh Kumar and the appellant-Munna @ Raghunandan was convicted under Section 302 read with Section 34 of the IPC for committing murder of Santosh Kumar in furtherance of common intention shared with Raju and both were sentenced to imprisonment for life.
(2.) Co-accused Dinesh Jaiswal who was also prosecuted under Section 302 read with Section 34 of the IPC alongwith the above named appellants was absconding throughout the trial and was proceeded under Section 299 of the Code of Criminal Procedure. Appellant-Raju after undergoing sentence was released from Central Jail, Raipur on 18-12-2002 on the eve of Guru Ghasidas Jayanti after receiving special remission of sentence.
(3.) Admittedly, appellants-Raju, Munna and co-accused Dinesh worked in Manav Mandir Hotel situated at Gaurela and shared the house at Singhal Tola, Gaurela with Dhaneshwar P.W. 2, Balram P.W. 7 and the deceased Santosh.;


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