STATE OF JAMMU AND KASHMIR Vs. RATTAN LAL
LAWS(J&K)-1999-4-8
HIGH COURT OF JAMMU AND KASHMIR
Decided on April 19,1999

STATE OF JAMMU AND KASHMIR Appellant
VERSUS
RATTAN LAL Respondents

JUDGEMENT

BHAWANI SINGH, C. J. - (1.) This Appeal is directed against the order of acquittal dated January 27, 1995 passed by Sessions Judge, Rajouri for offence under Section 302/34, RPC.
(2.) First Information Report dated November 29, 1993 was lodged by Gian Chand son of deceased Munshi Ram at Police Station Dharamsal (Kalakote) mentioning that his father used to treat people and charge for the same exercising supernatural powers. Smt. Armo Devi daughter of accused Krishan Lal had also been treated by him, but his charges had not been paid despite promise. Again, accused Krishan Lal came to his house 3/4 times requesting his father to treat his son, accused Rattan Lal, but his father declined to do so. On November 28, 1993, Krishan Lal came to his house in the afternoon and requested his father to come to his house and treat Rattan Lal, who was seriously ill. His father went on being assured of the payment.
(3.) When his father did not return, he went to the house of Krishan Lal at 11.00 p.m. and found his father lying dead in the varanda of the house of accused Krishan Lal and Rattan Lal, while Gouri Ram was seen standing by the side of the deadbody. On inquiry, Krishan Lal and Gouri Ram could not give satisfactory reply which created suspicion that Rattan Lal in connivance with others had murdered his father, for the reason that deceased would direct evil spirits to the house of accused thereby create ground for earning money by coming to their house to free the same from bad spirits.;


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