RAI SINGH Vs. STATE OF HIMACHAL PRADESH
LAWS(HPH)-1991-8-20
HIGH COURT OF HIMACHAL PRADESH
Decided on August 07,1991

RAI SINGH Appellant
VERSUS
STATE OF HIMACHAL PRADESH Respondents

JUDGEMENT

V.P.BHATNAGAR,J. - (1.) Accused Rai Singh and Kartar Singh, who are real brothers, were tried by the learned Additional Sessions Judge (II), Kangra at Dharamshala, for having committed offences under sections 302 and 498 -A read with section 34 of the Indian Penal Code for cruelty and for having murdered Veena Rani wife of Rai Singh on 2 -5 -1986. The learned trial Court, by Its judgment dated 7 -7 -1Q89, acquitted both the accused for the offence under section 49R -A of the Indian Penal Code. It further acquitted accused Kartar Singh of the offence under section 302 read with section 34 of the Indian Penal Code but convicted Rai Singh under section 302 and sentenced him to life imprisonment He was also ordered to pay a fine of Rs. 2,000 and in default of payment of fine to undergo further imprisonment for a period of six months - Aggrieved from the aforesaid order of conviction and sentence, Rai Singh preferred the present appeal.
(2.) After hearing arguments on 26 -4 -1991 we made a brief order accepting the appeal and directed that the appellant be released forthwith for reasons to be recorded. We proceed now to record the reasons accordingly.
(3.) The prosecution case may now be stated In brief.;


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