JUGUT RAM Vs. STATE OF CHHATTISGARH
LAWS(SC)-2020-9-23
SUPREME COURT OF INDIA
Decided on September 16,2020

Jugut Ram Appellant
VERSUS
STATE OF CHHATTISGARH Respondents





Cited Judgements :-

BINDU RAM VS. STATE OF H.P. [LAWS(HPH)-2022-1-8] [REFERRED TO]
FULA VS. STATE [LAWS(RAJ)-2022-5-166] [REFERRED TO]
POORAN LAL JANGHEL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-1-124] [REFERRED TO]


JUDGEMENT

NAVIN SINHA, J. - (1.)Leave granted.
(2.)The appellant assails his conviction under Section 302 of the Indian Penal Code (in short, "IPC") and the consequent sentence of life imprisonment, upheld by the High Court.
(3.)Ms. Nanita Sharma, learned counsel for the appellant, submits that all the four witnesses are related to the deceased. The two independent witnesses were not examined. The serological report with regard to the blood group of the deceased matching that alleged to have been found on the lathi have not been established. The recovery of the lathi has not been properly proved. The deceased did not die immediately, but succumbed to the injuries in the hospital. The assault was at spur of the moment with no premeditation. The appellant had also suffered injuries.
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