NGANGAM MAHENDRA SINGH Vs. MANIPUR STATE
LAWS(GAU)-1951-11-3
HIGH COURT OF GAUHATI
Decided on November 19,1951

Ngangam Mahendra Singh Appellant
VERSUS
Manipur State Respondents

JUDGEMENT

LAKSHMI NARAIN, J. - (1.) THE sixteen convicts named above have appealed against their conviction and sentence passed on 21 -9 -51 by the District Magistrate, Manipur, under Sections 121 -A, 122, 123, I.P.C., and so also under Section 19(F) of the Arms Act against some of them namely, Ibohal Singh, Tikendra Singh, Amuyaima Singh, Gokul Singh, Lobi Singh and Chouriit Singh. The details of sentences passed against each of them are as follows: Mahendra Singh, Boro Singh, Ibohal Singh, Benoy Singh 7 years' R. I. each under Sections 121 -A, 122, 123, I.P.C. The sentences under Sections 122, 123, I.P.C., to run concurrently. Ibohal Singh is sentenced to 3 years' R. I. also under Section 19(F) of the Arms Act which is to run concurrently with his other sentences. Ail the above said accused are then to serve term of 14 years. Tebanda Singh has been sentenced to 7 years' R. I. under each of Sections 121 -A, 122, 123, I.P.C., which are to run concurrently and also 3 years' R. I. under Section 19(F) of the Arms Act which is to run after the expiry of the other sentences. Thus he is to undergo 10 years' R. I.
(2.) TIKENDRA Singh is sentenced to 7 years' R. I. under Sections 121 -A, 122 and 123, I.P.C., all of them are to run concurrently. Rabei Singh, Amuyaima Singh, Apabi Singh, Non -gayai Singh and Gokul Singh to undergo 5 years' R I. each under each of the Sections 121 -A, 122, and 123, I.P.C. All the sentences to run concurrently. Out of them, Amuyaima Singh and Gokul Singh are also sentenced to 3 years' R. I. under Section 19(F) of the Arms Act, all the sentences are to run concurrently.
(3.) BORAMANI Singh, Lobi Singh, Ajit Singh and Samungou Sarma are sentenced to 3 years' R. I. under each of the Sections 121 -A, 122, 123, I.P.C. - all the sentences to run concurrently. Lobi Singh is also sentenced to 3 years' R. I. under Section 19(F) of the Arms Act which is to run concurrently. Chourjit Singh is sentenced to 3 years' R. I. under Section 19(F) of the Arms Act.;


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