BIRMATI @ BHRAMI Vs. GOVT. OF NCT OF DELHI
LAWS(DLH)-2007-4-219
HIGH COURT OF DELHI
Decided on April 26,2007

Birmati @ Bhrami Appellant
VERSUS
GOVT. OF NCT OF DELHI Respondents

JUDGEMENT

B.N. Chaturvedi, J. - (1.) Heard.
(2.) The petitioner is accused playing prime note in commission of murder of one Virender @ Pappy.
(3.) It is alleged that there was some dispute between the petitioner and her brother-in-law, Subhash in regard to a piece of land where the deceased, at the instance of Subhash, wanted to start a factory. This was being objected to by the petitioner. She alongwith her co-accused Neelam, Navin, Arvind and Ashok Kumar had allegedly been administrating threats of dire consequences to Virender @ Pappy, deceased for some time, to make him desist from starting the factory on the piece of land under dispute between her and her brother-in-law, Subhash. Since the deceased did not relent, the petitioner in conspiracy with her said co-accused decided to eliminate him. In prosecution of common object of criminal conspiracy so hatched, co-accused Ashok Kumar fired at the deceased from a country made pistol resulting into his death.;


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