PURUSHOTTAM ALIAS BALLO Vs. STATE N C T OF DELHI
LAWS(DLH)-2007-9-104
HIGH COURT OF DELHI
Decided on September 17,2007

PURUSHOTTAM @ BALLO Appellant
VERSUS
STATE( N.C.T. OF DELHI) Respondents

JUDGEMENT

- (1.) This application is for suspension of sentence and grant of bail under Section 389 Cr.P.C moved on behalf of the appellant Purushotam who has been convicted by the learned trial court under Sections 304/307 IPC.
(2.) A perusal of the judgment and the testimony of witnesses would show that the appellant had not inflicted any injuries on the person of deceased, though he was present and was involved in the quarrel.
(3.) Considering the entire evidence and the judgment of the learned trial court, I consider it a fit case where the sentence of the appellant should be suspended. The sentence of the appellant is hereby suspended and he is directed to be released on bail on his furnishing personal bond in the sum of Rs.20,000/- with one surety in the like amount to the satisfaction of the trial court concerned. The application stands disposed of.;


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