BIRNDAVAN SHARMA Vs. STATE OF DELHI
LAWS(DLH)-2007-8-86
HIGH COURT OF DELHI
Decided on August 24,2007

BIRNDAVAN SHARMA Appellant
VERSUS
STATE Respondents

JUDGEMENT

MUKUL MUDGAL,J. - (1.) This order is a sequel to the orders passed 23rd November, 2006 by this Court in the following terms: "After arguments were concluded, learned counsel for the appellant stated that he has instructions from the appellant to the effect that the appellant is ready to give his entire movable and immovable property to his three children so that they can be looked after."
(2.) Thereafter the appeal filed by the appellant in this Court was dismissed and his conviction for the murder of his wife Meenakshi under Section 302 IPC was upheld and the appellant's sentence for life awarded by the learned Sessions Judge on 27th March 2002 was confirmed. Subsequent thereto, on 16th January 2007, the following order was passed: "We have heard the convict and also perused the report given by Mr. Dharmesh Sharma, Secretary, Delhi High Court Legal Services Committee. The present situation is that Ms. Renu is living with her maternal grandfather while Surender and Amar Sharma are living in 'Arya Orphanage', Pataudi House, Daryaganj. We have enquired from Surender and Amar Sharma regarding their well being. They appear to be reasonably satisfied with the arrangements at the Orphanage. Renu Sharma is also studying in B.A. 1st year in Kalindi College.
(3.) Thereafter, an account was opened in the name of Renu Sharma daughter of the appellant. On 25th April 2007 this Court concluded as follows: A report has been made on behalf of Delhi High Court Legal Service Committee by Mr. Sharma which states that it may not be feasible and desirable to let out the shop and the residence in view of the complications which may arise owing to stay of a tenant. In the report it is also stated that it is better if the premises are retained for the use of the children who may like to stay together in the premises of the father. The report taken on record.";


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