STATE OF ODISHA Vs. SURENDRA MUNDA
LAWS(SC)-2020-9-58
SUPREME COURT OF INDIA
Decided on September 08,2020

State Of Odisha Appellant
VERSUS
Surendra Munda Respondents


Cited Judgements :-

BHIL KISHORBHAI RAJUBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-200] [REFERRED TO]


JUDGEMENT

- (1.)Application for permission to advance oral submissions is rejected.
(2.)There is delay of 255 days in preferring the Review Petition. In view of the explanation offered in the application seeking condonation, we condone the delay.
(3.)The original appellant before this Court was convicted for the offence punishable under Section 302 IPC and was sentenced to suffer life imprisonment. The appeal preferred by him was dismissed by the High Court on the ground of delay of 1192 days in preferring the appeal. The matter was thus not considered on merits. That order was set aside by this Court and the matter was remitted to the High Court to consider the appeal on merits.
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