KHURSHID S/O SHRI JAMIL KHAN Vs. STATE
LAWS(DLH)-2007-11-152
HIGH COURT OF DELHI
Decided on November 22,2007

Khurshid S/o Shri Jamil Khan Appellant
VERSUS
THE STATE Respondents

JUDGEMENT

V.B. Gupta, J. - (1.) THIS criminal revision petition is directed against the Appellate judgment and order dated 26th March, 2007 passed by Sh. Rajiv Mehra, Addl. Sessions Judge in Crl.Appl. No. 51/2006.
(2.) ACCORDING to the prosecution story, on 31st March, 2005, petitioner along with two associates was caught red handed by the factory owner Sh. Shriniwas Jain, while they were removing the scrap material from his factory. Accordingly, petitioner was charge sheeted under Section 457 read with 380/511/34 IPC. At the conclusion of the trial, the trial court convicted the petitioner as well as other co -accused persons for offence under Section 457/380/511/34 IPC and sentenced the petitioner to undergo RI for two years under Section 457 IPC and was also sentenced to undergo S.I. for one year under Sections 380/511 IPC and it was ordered that both the sentences shall run concurrently.
(3.) IN Appeal, the conviction and sentence of the petitioner was maintained by learned Addl. Sessions Judge.;


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