SAHANSAR PAL Vs. STATE OF N C T OF DELHI
LAWS(DLH)-2007-2-156
HIGH COURT OF DELHI
Decided on February 06,2007

SAHANSAR PAL Appellant
VERSUS
STATE OF N.C.T. OF DELHI Respondents

JUDGEMENT

S.Ravindra Bhat, J. - (1.) In the present petition, the judgment of the learned Additional Sessions Judge in Sessions Case No. 188/2000 has been impugned as far as it directs the Deputy Commissioner of Police to ensure that immediate action was taken against the present petitioner (PW-5), towards prosecuting him of the offences under Section 307 IPC,
(2.) Briefly stated facts are that on allegations of commission of offences under Sections 307/147/149/34 IPC and Sections 3/4 of Prevention to Damage of Public Property Act, five persons were named as accused in a First Information. Report (FIR No. 280/ 1998).
(3.) The accused were allegedly involved in the offences by removing of screw of oxygen pipe line in Safdarjung Hospital in furtherance of a common object. The oxygen supply was connected to. the Nursery of the Safdarjung Hospital where 25 new borns were in the need of oxygen and three new born were on ventilator, requiring oxygen for their survival. These led to 15 to 20 minutes after w>iich it was restored.;


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