GOPI RAM Vs. THE STATE OF RAJASTHAN AND ANOTHER
LAWS(SC)-2020-12-27
SUPREME COURT OF INDIA
Decided on December 11,2020

GOPI RAM Appellant
VERSUS
The State of Rajasthan and Another Respondents

JUDGEMENT

V.RAMASUBRAMANIAN, J. - (1.)This is an application filed by respondent no. 2 in the above appeal seeking his deletion from the array of the parties.
(2.)The main appeal is by accused no. 2 who was convicted for an offence under Section 302 IPC. The applicant who is arrayed as respondent no. 2 in the appeal was accused no. 3 and he was acquitted. Since the appeal arises out of conviction of Accused No. 2, the applicant herein who was accused No. 3 and was acquitted, is not a necessary party. Hence, the application for deletion of respondent no. 2 is allowed. Respondent no. 2 is deleted from the array of the parties.
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