PARVEEN Vs. STATE OF HARYANA
LAWS(SC)-2020-11-50
SUPREME COURT OF INDIA
Decided on November 16,2020

PARVEEN Appellant
VERSUS
STATE OF HARYANA Respondents

JUDGEMENT

- (1.)Leave granted.
(2.)By a judgment dated 12 January 2015, the appellant has been convicted for an offence under Section 25 of the Arms Act by the Judicial Magistrate First Class, Rohtak in Criminal Case No 85-2 of 2013 and has been sentenced to suffer simple imprisonment for a period of three years.
(3.)Criminal Appeal No 24 of 2015 was filed against the judgment of conviction before the Additional District and Sessions Judge, Rohtak. During the pendency of the appeal, the appellant was admitted to bail. The Additional Sessions Judge upheld the conviction while dismissing the appeal on 10 July 2017.
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