SAHAB SINGH Vs. STATE OF HARYANA
LAWS(SC)-1990-2-39
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on February 20,1990

SAHAB SINGH Appellant
VERSUS
STATE OF HARYANA Respondents


Cited Judgements :-

JAI PAL AND ORS. VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2015-9-67] [REFERRED TO]
THINA BOOMI VS. STATE [LAWS(MAD)-1999-11-66] [REFERRED TO]
SHASHI SHEKHAR ALIAS NEERAJ ALIAS RAJU VS. STATE OF DELHI [LAWS(DLH)-2007-5-159] [REFERRED TO]
POKKER VS. P.K. ABDURAHIMAN AND ORS. [LAWS(KER)-2015-10-221] [REFERRED TO]
M. MOHAN RAO VS. BHEEMSHETTY SREEDHAR AND ANOTHER [LAWS(APH)-2017-4-56] [REFERRED TO]
GAJENDRA PAL SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-1-300] [REFERRED TO]
RAMA NAND CHOWDHARY VS. S D PANDEY [LAWS(PAT)-1990-9-20] [REFERRED TO]
T JAYARAJAN VS. P R MUHAMMED [LAWS(KER)-1999-2-9] [REFERRED]
STATE OF KERALA VS. SHERIN [LAWS(KER)-2005-7-37] [REFERRED TO]
STATE OF GUJARAT VS. BAWAJI TEJAGAR KRISHNAGAR [LAWS(GJH)-2015-5-65] [REFERRED TO]
SK RAHIM VS. STATE OF WEST BENGAL [LAWS(CAL)-2006-11-26] [REFERRED TO]
PRASANT GOEL VS. STATE OF DELHI [LAWS(DLH)-2006-8-121] [REFERRED TO]
DINA BAWRI VS. STATE OF ASSAM [LAWS(GAU)-2000-5-4] [REFERRED TO]
VIKAS YADAV AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(DLH)-2015-2-237] [REFERRED TO]
COURT ON ITS OWN MOTION VS. HARESH SOOD [LAWS(HPH)-2011-6-148] [REFERRED TO]
MANOJ KUMAR VS. STATE [LAWS(DLH)-2009-5-205] [REFERRED TO]
MANOHAR DASS VS. STATE OF M P [LAWS(MPH)-2007-4-43] [REFERRED TO]
KUMAR GHIMIREY VS. THE STATE OF SIKKIM [LAWS(SC)-2019-4-93] [REFERRED TO]
PURNENDU AICH VS. STATE OF TRIPURA [LAWS(TRIP)-2022-4-13] [REFERRED TO]
SADHU PATRA ALIAS SADHU CHARAN PATRA VS. STATE OF ORISSA [LAWS(ORI)-2001-10-29] [REFERRED TO]
AMIN SK. VS. THE STATE OF WEST BENGAL [LAWS(CAL)-2015-8-51] [REFERRED TO]
GOVINDRAMJIJADHAV VS. STATE OF MAHARASHTRA [LAWS(SC)-1990-3-75] [REFERRED TO]
WRITER CONSTABLE 1626 DAMBER BAHADUR CHHETRI VS. STATE [LAWS(SIK)-2000-4-1] [REFERRED TO]
K. SUDHAKARA SHENOY VS. STATE OF KERALA [LAWS(KER)-2017-1-103] [REFERRED TO]
JANANI ADVERTISING VS. BENETT COLMAN AND CO LTD [LAWS(MAD)-2001-3-56] [REFERRED TO]
NAMDEO TULSHIRAM MOHADKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-11-279] [REFERRED TO]
M/S. NIKETAN TRADERS VS. STATE & ANR. [LAWS(DLH)-2007-1-228] [REFERRED TO]
SARATHY VS. STATE REPRESENTED BY THE INSPECTOR OF POLICE [LAWS(MAD)-2014-9-45] [REFERRED TO]
COURT ON ITS OWN MOTION VS. HARESH SOOD [LAWS(HPH)-2011-7-107] [REFERRED TO]
COURT ON ITS OWN MOTION IN RE: DISTRICT AND SESSIONS JUDGE, SHIMLA VS. YOGINDER SHARMA [LAWS(HPH)-2007-9-108] [REFERRED TO]


JUDGEMENT

Ahmadi, J. - (1.)Special leave granted.
(2.)The seven appellants before us were convicted by the learned Additional Sessions Judge, Sonepat on three counts and sentenced as under:
(a) rigorous imprisonment for one year under S. 148, I.P.C.;

(b) rigorous imprisonment for six months under S. 323/149, I.P.C.; and

(c) imprisonment for life and a fine of Rs. 200/- under S. 302/149, I.P.C.
All the said substantive sentences were directed to run concurrently.
(3.)The seven appellants preferred an appeal against the order of conviction and sentence passed by the learned Trial Judge. The High Court while dismissing their appeal clarified that their convictions were on six counts and altered the fine awarded under S.302/149, I. P. C. from Rs. 200/- to Rs.5,000/- in respect of each appellant per count, i.e. Rs. 30,000/- per appellant. Being aggrieved by this enhancement of fine the appellants have preferred this appeal limited to the question of this enhancement only.
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