AJAY Vs. STATE GOVT OF NCT OF DELHI
LAWS(DLH)-2007-10-111
HIGH COURT OF DELHI
Decided on October 29,2007

AJAY Appellant
VERSUS
STATE (GOVT OF NCT DELHI) Respondents

JUDGEMENT

- (1.) THIS application has been made for suspension of sentence by the applicant/appellant, who has been convicted by the Trial Court under Section 392/394/397 IPC and sentenced to undergo RI for 07 years along with fine under each offence. The Nominal Roll of the accused shows that the accused has already undergone more than half of the sentence. Since hearing of the appeal would take sometime I, therefore allow this application and the remaining sentence of the appellant is suspended during pendency of the appeal. The appellant be released on his executing personal bond in the sum of Rs. 10,000/-with one surety of the like amount to the satisfaction of the Trial Court concerned. The application stands disposed of.;


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