MAHESH Vs. STATE OF G N C T OF DELHI
LAWS(DLH)-2007-4-161
HIGH COURT OF DELHI
Decided on April 25,2007

MAHESH Appellant
VERSUS
STATE (GOVT OF NCT DELHI) Respondents

JUDGEMENT

Aruna Suresh, J. - (1.) Vide this judgement we shall dispose of two Criminal Appeals being Criminal Appeal No. 949/2004 titled "Mahesh v. State" and Criminal Appeal No. 511/2004 titled as "Mamta v. State" both arising out of judgement dated 13th April, 2004 and order on sentence dated 22nd April, 2004.
(2.) Both the Appellants have been held guilty of murder of Anand and were sentenced to imprisonment for life and a fine of Rs. 500A each in default rigorous imprisonment for six months under section 302/34 of Indian Penal Code (IPC).
(3.) Co-accused Rajesh was given benefit of reasonable doubt and was accordingly acquitted.;


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