CHHOTA AHIRWAR Vs. STATE OF MADHYA PRADESH
LAWS(SC)-2020-2-109
SUPREME COURT OF INDIA
Decided on February 06,2020

Chhota Ahirwar Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents





Cited Judgements :-

RAMSWAROOP VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2022-5-52] [REFERRED TO]
HARIRAM VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2022-7-25] [REFERRED TO]
GULAB VS. STATE OF UTTAR PRADESH [LAWS(SC)-2021-12-31] [REFERRED TO]
JASDEEP SINGH @ JASSU VS. STATE OF PUNJAB [LAWS(SC)-2022-1-19] [REFERRED TO]


JUDGEMENT

INDIRA BANERJEE,J. - (1.)This appeal is against a judgment and order dated 5th November, 2008 passed by the High Court of Madhya Pradesh at Jabalpur, dismissing Criminal Appeal No.1050 of 1994 filed by the appellant, and upholding the judgment dated 26th August, 1994 passed by the Additional Sessions Judge, District Panna, Madhya Pradesh in Sessions Case No. 13/1993, inter alia, convicting the accused appellant of offence under Section 307 read with Section 34 of the Indian Penal Code.
(2.)The accused appellant was tried by the Sessions Court, on charges under Section 307/34 of the Indian Penal Code, for attempt, with common intent along with the main accused Khilai, to murder the complainant and for instigating the said accused Khilai to fire at the complainant with a country made pistol, in furtherance of a common intent to kill the complainant.
(3.)In a nutshell, the case of the Prosecution is that, on 22nd October, 1992 at about 11.00 a.m., there was a quarrel between the accused appellant and the complainant, in which the said accused Khilai intervened. The said accused Khilai who had joined the accused appellant and the complainant, took out a country made pistol from the pocket of his trousers, pointed it towards the complainant and fired at the instigation of the accused appellant, who urged the said accused Khilai to kill the complainant. The complainant, therefore, sustained injuries on his forehead near his eye and on his lips and shoulder with splinters from the pistol and started bleeding. It is the further case of the Prosecution, that after the firing, the accused Khilai fled the scene of occurrence and the accused appellant followed him. Immediately thereafter, the complainant reported the incident at the Mohandra Chowki. The report was forwarded to the Simariya Police station where Crime No.110/1992 was registered.
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