STATE OF GUJARAT Vs. KAILAS LALCHAND KADIYA & 4
LAWS(GJH)-2016-2-310
HIGH COURT OF GUJARAT
Decided on February 05,2016

STATE OF GUJARAT Appellant
VERSUS
Kailas Lalchand Kadiya And 4 Respondents

JUDGEMENT

- (1.) Heard learned Advocates appearing for the respective parties.
(2.) All the above Appeals are directed against the judgment and order of conviction and sentence dated 30.09.1998 of the learned Special Judge, Court No.23, Ahmedabad City in Special Atrocity Case No.27/1997 whereby the accused No.1 herein was sentenced to undergo under Section 366 of the Indian Penal Code rigorous imprisonment for three years and fine of Rs.500/=, in default rigorous imprisonment for three months, under Section 5 of the Immoral Traffic Act rigorous imprisonment of three years and fine of Rs.1000/=, in default rigorous imprisonment for further six months, under Section 3(12) of the Prevention of the Atrocities Act undergo rigorous imprisonment for six months and fine of Rs.500/=, in default rigorous imprisonment for further three months. The original accused No.5 was sentenced to undergo under Section 6 of the The Immoral Traffic (Prevention) Act, 1956 rigorous imprisonment of three years and a fine of Rs.1,000/=, in default rigorous imprisonment for six months.
(3.) Criminal Appeal No.868/1999 is an Appeal preferred by the State against the acquittal of the accused Kailas Lalchand Kadiya, Kailasji Jagmalji Thakor, Ishwar @ Gappu Narsinghbhai Ranan, Rameshchandra Zala and Bai Sama Ramkishnan Thambe, Criminal Appeal No.867/1999 is an Appeal preferred by the State for enhancement of sentence qua the accused Kailas Lalchand Kadiya and Bai Sama Ramkishnan Thambe whereas Criminal Appeal No.1018/1998 is an Appeal preferred by the accused Bai Sam Ramkishan Tambe against her conviction for the offences punishable under the provisions of the Atrocities Act.;


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