TITU Vs. STATE OF DELHI
LAWS(DLH)-2007-2-84
HIGH COURT OF DELHI
Decided on February 23,2007

TITU Appellant
VERSUS
STATE OF DELHI Respondents

JUDGEMENT

Aruna Suresh, J. - (1.) The present Appeal has been filed by Appellant Titu assailing the judgement of the Learned Additional Sessions Judge dated 21st January, 2000 convicting him under Section 302 of the Indian Penal Code, (hereinafter referred as I.P.C.) and under Section 25/27 of the Indian Arms Act and order on sentence dated 28th January, 2000 awarding him sentence of imprisonment for life and fine of Rs.500/- and in default simple imprisonment for one month for the offence punishable under Section 302 I.P.C. and rigorous imprisonment for one year for the offence punishable under Section 25/27 of the Arms Act with fine of Rs.500/- and in default further simple imprisonment for one month. Both the sentences were ordered to run concurrently and benefit under Section 428 Code of Criminal Procedure was also given to the Appellant.
(2.) Prosecution had charge sheeted the present Appellant along with Sheikh Jainal Abuddin @ Babu, Sheikh Sakil and Sheikh Illyas @ Lal under Section 302/324/34 I.P.C. and also the present Appellant alongwith Sheikh Jainal under Section 25/27 of the Arms Act for having murdered Totu @ Beeru by stabbing him with a knife and causing simple injuries on the person of Rajesh.
(3.) Learned trial court convicted Sheikh Sakil and Sheikh Illyas @ Lal under Section 323 I.P.C. and Sheikh Jainal Abuddin @ Babu under Section 324 I.P.C. These three accused persons namely Sheikh Jainal Abuddin @ Babu, Sheikh Sakil and Sheikh Illyas @ Lal have not filed any Appeal against the order of their conviction and sentence.;


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