SHAMBHOO MISSIR SARABJITCHAMAR Vs. STATE OF BIHAR
LAWS(SC)-1990-7-9
SUPREME COURT OF INDIA (FROM: PATNA)
Decided on July 24,1990

SHAMBHOO MISSIR,SARABJIT CHAMAR Appellant
VERSUS
STATE OF BIHAR Respondents


Cited Judgements :-

STATE OF GUJARAT VS. DHIRAJLAL MOHANLAL [LAWS(GJH)-2022-8-1062] [REFERRED TO]
STATE OF GUJARAT VS. DHIRAJLAL MOHANLAL [LAWS(GJH)-2022-8-1062] [REFERRED TO]
STATE OF GUJARAT VS. DHIRAJLAL MOHANLAL [LAWS(GJH)-2022-8-1062] [REFERRED TO]
MALKHJAN VS. STATE OF U P [LAWS(ALL)-2014-5-147] [REFERRED TO]
MALKHJAN VS. STATE OF U P [LAWS(ALL)-2014-5-147] [REFERRED TO]
MALKHJAN VS. STATE OF U P [LAWS(ALL)-2014-5-147] [REFERRED TO]
STATE OF GUJARAT VS. V.R. SHUKLA, MANAGER [LAWS(GJH)-2022-7-21] [REFERRED TO]
STATE OF GUJARAT VS. V.R. SHUKLA, MANAGER [LAWS(GJH)-2022-7-21] [REFERRED TO]
STATE OF GUJARAT VS. V.R. SHUKLA, MANAGER [LAWS(GJH)-2022-7-21] [REFERRED TO]
STATE OF GUJARAT VS. HANIFBHAI BHIKHUBHAI SAMA [LAWS(GJH)-2022-8-82] [REFERRED TO]
STATE OF GUJARAT VS. HANIFBHAI BHIKHUBHAI SAMA [LAWS(GJH)-2022-8-82] [REFERRED TO]
STATE OF GUJARAT VS. HANIFBHAI BHIKHUBHAI SAMA [LAWS(GJH)-2022-8-82] [REFERRED TO]
STATE OF GUJARAT VS. RAMSIBACHU SOLANKI [LAWS(GJH)-2022-7-5] [REFERRED TO]
STATE OF GUJARAT VS. RAMSIBACHU SOLANKI [LAWS(GJH)-2022-7-5] [REFERRED TO]
STATE OF GUJARAT VS. RAMSIBACHU SOLANKI [LAWS(GJH)-2022-7-5] [REFERRED TO]
STATE OF GUJARAT VS. NAUSHADALI NAJARALI DHANANI [LAWS(GJH)-2022-6-606] [REFERRED TO]
STATE OF GUJARAT VS. NAUSHADALI NAJARALI DHANANI [LAWS(GJH)-2022-6-606] [REFERRED TO]
STATE OF GUJARAT VS. NAUSHADALI NAJARALI DHANANI [LAWS(GJH)-2022-6-606] [REFERRED TO]
MAHENDRASINH BHAGWATSINH JADEJA VS. STATE OF GUJARAT [LAWS(GJH)-2021-11-70] [REFERRED TO]
MAHENDRASINH BHAGWATSINH JADEJA VS. STATE OF GUJARAT [LAWS(GJH)-2021-11-70] [REFERRED TO]
MAHENDRASINH BHAGWATSINH JADEJA VS. STATE OF GUJARAT [LAWS(GJH)-2021-11-70] [REFERRED TO]
ARULVELU VS. STATE [LAWS(SC)-2009-10-6] [REFERRED TO]
ARULVELU VS. STATE [LAWS(SC)-2009-10-6] [REFERRED TO]
ARULVELU VS. STATE [LAWS(SC)-2009-10-6] [REFERRED TO]
NARAYAN LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1991-8-9] [REFERRED TO]
NARAYAN LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1991-8-9] [REFERRED TO]
NARAYAN LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1991-8-9] [REFERRED TO]
KIRAN RAMESHLAL BHANDARI VS. NARAYAN PURUSHOTTAM SARADA [LAWS(BOM)-2020-12-416] [REFERRED TO]
KIRAN RAMESHLAL BHANDARI VS. NARAYAN PURUSHOTTAM SARADA [LAWS(BOM)-2020-12-416] [REFERRED TO]
KIRAN RAMESHLAL BHANDARI VS. NARAYAN PURUSHOTTAM SARADA [LAWS(BOM)-2020-12-416] [REFERRED TO]
ARVINDBHAI BECHARDAS PATEL VS. PRAHLADKUMAR RADHESHYAMJI AGRAWAL [LAWS(GJH)-2022-6-866] [REFERRED TO]
ARVINDBHAI BECHARDAS PATEL VS. PRAHLADKUMAR RADHESHYAMJI AGRAWAL [LAWS(GJH)-2022-6-866] [REFERRED TO]
STATE OF GUJARAT VS. KOLI DAMJIBHAI MAVJIBHAI RATHOD [LAWS(GJH)-2022-7-1578] [REFERRED TO]
STATE OF GUJARAT VS. KOLI DAMJIBHAI MAVJIBHAI RATHOD [LAWS(GJH)-2022-7-1578] [REFERRED TO]
STATE OF GUJARAT VS. KOLI DAMJIBHAI MAVJIBHAI RATHOD [LAWS(GJH)-2022-7-1578] [REFERRED TO]
MAHENDRA & MAHENDRA SEEDS PRIVATE LIMITED VS. BHAGWANDAS NARSIMAL SAHETAYI [LAWS(GJH)-2022-7-1761] [REFERRED TO]
MAHENDRA & MAHENDRA SEEDS PRIVATE LIMITED VS. BHAGWANDAS NARSIMAL SAHETAYI [LAWS(GJH)-2022-7-1761] [REFERRED TO]
MAHENDRA & MAHENDRA SEEDS PRIVATE LIMITED VS. BHAGWANDAS NARSIMAL SAHETAYI [LAWS(GJH)-2022-7-1761] [REFERRED TO]
SHRILAL MEGHRAJMAL MULCHANDANI VS. STATE OF GUJARAT [LAWS(GJH)-2022-8-80] [REFERRED TO]
SHRILAL MEGHRAJMAL MULCHANDANI VS. STATE OF GUJARAT [LAWS(GJH)-2022-8-80] [REFERRED TO]
SHRILAL MEGHRAJMAL MULCHANDANI VS. STATE OF GUJARAT [LAWS(GJH)-2022-8-80] [REFERRED TO]
USMANBHAI BABUBHAI MALEK VS. STATE OF GUJARAT [LAWS(GJH)-2022-8-819] [REFERRED TO]
USMANBHAI BABUBHAI MALEK VS. STATE OF GUJARAT [LAWS(GJH)-2022-8-819] [REFERRED TO]
USMANBHAI BABUBHAI MALEK VS. STATE OF GUJARAT [LAWS(GJH)-2022-8-819] [REFERRED TO]
STATE OF GUJARAT VS. YOGESHBHAI NATHTHUBHAI MAKWANA [LAWS(GJH)-2022-7-671] [REFERRED TO]
STATE OF GUJARAT VS. YOGESHBHAI NATHTHUBHAI MAKWANA [LAWS(GJH)-2022-7-671] [REFERRED TO]
STATE OF GUJARAT VS. YOGESHBHAI NATHTHUBHAI MAKWANA [LAWS(GJH)-2022-7-671] [REFERRED TO]
STATE OF GUJARAT VS. AMRUTBHAI MONGHABHAI PARMAR [LAWS(GJH)-2022-7-668] [REFERRED TO]
STATE OF GUJARAT VS. AMRUTBHAI MONGHABHAI PARMAR [LAWS(GJH)-2022-7-668] [REFERRED TO]
STATE OF GUJARAT VS. AMRUTBHAI MONGHABHAI PARMAR [LAWS(GJH)-2022-7-668] [REFERRED TO]
STATE OF GUJARAT VS. SATUBHA NATUBHA ZALA [LAWS(GJH)-2022-7-8] [REFERRED TO]
ARVINDBHAI BECHARDAS PATEL VS. PRAHLADKUMAR RADHESHYAMJI AGRAWAL [LAWS(GJH)-2022-6-866] [REFERRED TO]
STATE OF GUJARAT VS. SATUBHA NATUBHA ZALA [LAWS(GJH)-2022-7-8] [REFERRED TO]
STATE OF GUJARAT VS. SATUBHA NATUBHA ZALA [LAWS(GJH)-2022-7-8] [REFERRED TO]
S RAMA KRISHNA VS. S RAMI REDDY [LAWS(APH)-2011-4-90] [REFERRED TO]
S RAMA KRISHNA VS. S RAMI REDDY [LAWS(APH)-2011-4-90] [REFERRED TO]
S RAMA KRISHNA VS. S RAMI REDDY [LAWS(APH)-2011-4-90] [REFERRED TO]
STATE OF ANDHRA PRADESH VS. NEELISHIKARI ANWAR SINGH ANOTHER [LAWS(APH)-2021-7-112] [REFERRED TO]
STATE OF ANDHRA PRADESH VS. NEELISHIKARI ANWAR SINGH ANOTHER [LAWS(APH)-2021-7-112] [REFERRED TO]
STATE OF ANDHRA PRADESH VS. NEELISHIKARI ANWAR SINGH ANOTHER [LAWS(APH)-2021-7-112] [REFERRED TO]
GEETA DEVI VS. STATE OF U.P [LAWS(SC)-2022-1-47] [REFERRED TO]
GEETA DEVI VS. STATE OF U.P [LAWS(SC)-2022-1-47] [REFERRED TO]
GEETA DEVI VS. STATE OF U.P [LAWS(SC)-2022-1-47] [REFERRED TO]
ATTAR SINGH CHINGA VS. STATE OF U.P. [LAWS(ALL)-2017-1-242] [REFERRED TO]
ATTAR SINGH CHINGA VS. STATE OF U.P. [LAWS(ALL)-2017-1-242] [REFERRED TO]
ATTAR SINGH CHINGA VS. STATE OF U.P. [LAWS(ALL)-2017-1-242] [REFERRED TO]
SHRINIWAS VS. STATE OF U.P. [LAWS(ALL)-2022-2-38] [REFERRED TO]
SHRINIWAS VS. STATE OF U.P. [LAWS(ALL)-2022-2-38] [REFERRED TO]
SHRINIWAS VS. STATE OF U.P. [LAWS(ALL)-2022-2-38] [REFERRED TO]
VIRENDRA SINGH VS. STATE OF U.P. [LAWS(ALL)-2022-2-59] [REFERRED TO]
VIRENDRA SINGH VS. STATE OF U.P. [LAWS(ALL)-2022-2-59] [REFERRED TO]
VIRENDRA SINGH VS. STATE OF U.P. [LAWS(ALL)-2022-2-59] [REFERRED TO]
PUSHPA SANCHALAL KOTHARI VS. AARTI UTTAM CHAVAN [LAWS(BOM)-2020-11-294] [REFERRED TO]
PUSHPA SANCHALAL KOTHARI VS. AARTI UTTAM CHAVAN [LAWS(BOM)-2020-11-294] [REFERRED TO]
PUSHPA SANCHALAL KOTHARI VS. AARTI UTTAM CHAVAN [LAWS(BOM)-2020-11-294] [REFERRED TO]
STATE OF MAHARASHTRA VS. JAGANATH SHANTARAM PAWAR [LAWS(BOM)-2012-12-31] [REFERRED TO]
STATE OF MAHARASHTRA VS. JAGANATH SHANTARAM PAWAR [LAWS(BOM)-2012-12-31] [REFERRED TO]
STATE OF MAHARASHTRA VS. JAGANATH SHANTARAM PAWAR [LAWS(BOM)-2012-12-31] [REFERRED TO]
STATE OF GUJARAT VS. ZALA CHAKUBHA VIJUBHA [LAWS(GJH)-2022-7-194] [REFERRED TO]
STATE OF GUJARAT VS. ZALA CHAKUBHA VIJUBHA [LAWS(GJH)-2022-7-194] [REFERRED TO]
STATE OF GUJARAT VS. ZALA CHAKUBHA VIJUBHA [LAWS(GJH)-2022-7-194] [REFERRED TO]
STATE OF GUJARAT VS. MAGANLAL KANABHAI GUJAR [LAWS(GJH)-2022-7-890] [REFERRED TO]
STATE OF GUJARAT VS. MAGANLAL KANABHAI GUJAR [LAWS(GJH)-2022-7-890] [REFERRED TO]
STATE OF GUJARAT VS. NIMESHBHAI VITTHALBHAI GANDHI [LAWS(GJH)-2022-6-1093] [REFERRED TO]
STATE OF GUJARAT VS. NIMESHBHAI VITTHALBHAI GANDHI [LAWS(GJH)-2022-6-1093] [REFERRED TO]
STATE OF GUJARAT VS. NIMESHBHAI VITTHALBHAI GANDHI [LAWS(GJH)-2022-6-1093] [REFERRED TO]
MAHESHBHAI FATELAL PATWARI VS. SURESHBHAI LAVJIBHAI DIORA (PATEL) [LAWS(GJH)-2022-6-28] [REFERRED TO]
MAHESHBHAI FATELAL PATWARI VS. SURESHBHAI LAVJIBHAI DIORA (PATEL) [LAWS(GJH)-2022-6-28] [REFERRED TO]
MAHESHBHAI FATELAL PATWARI VS. SURESHBHAI LAVJIBHAI DIORA (PATEL) [LAWS(GJH)-2022-6-28] [REFERRED TO]
STATE OF GUJARAT VS. THAKKAR AJAYKUMAR VASANTLAL AJAYKUMAR VASANTLAL [LAWS(GJH)-2022-8-863] [REFERRED TO]
STATE OF GUJARAT VS. RAJSHIBHAI LAKHMANBHAI SUVA [LAWS(GJH)-2022-9-28] [REFERRED TO]
STATE OF GUJARAT VS. RAJSHIBHAI LAKHMANBHAI SUVA [LAWS(GJH)-2022-9-28] [REFERRED TO]
STATE OF GUJARAT VS. RAJSHIBHAI LAKHMANBHAI SUVA [LAWS(GJH)-2022-9-28] [REFERRED TO]
STATE OF GUJARAT VS. THAKKAR AJAYKUMAR VASANTLAL AJAYKUMAR VASANTLAL [LAWS(GJH)-2022-8-863] [REFERRED TO]
STATE OF GUJARAT VS. THAKKAR AJAYKUMAR VASANTLAL AJAYKUMAR VASANTLAL [LAWS(GJH)-2022-8-863] [REFERRED TO]
STATE OF GUJARAT VS. PARSHOTTAMCHANDRA RAMESHCHANDRA BALANI [LAWS(GJH)-2022-8-499] [REFERRED TO]
STATE OF GUJARAT VS. PARSHOTTAMCHANDRA RAMESHCHANDRA BALANI [LAWS(GJH)-2022-8-499] [REFERRED TO]
STATE OF GUJARAT VS. PARSHOTTAMCHANDRA RAMESHCHANDRA BALANI [LAWS(GJH)-2022-8-499] [REFERRED TO]
STATE OF GUJARAT VS. MAGANLAL KANABHAI GUJAR [LAWS(GJH)-2022-7-890] [REFERRED TO]
STATE OF JAMMU AND KASHMIR VS. VIJAY KUMAR [LAWS(J&K)-2021-7-63] [REFERRED TO]
STATE OF JAMMU AND KASHMIR VS. VIJAY KUMAR [LAWS(J&K)-2021-7-63] [REFERRED TO]
STATE OF JAMMU AND KASHMIR VS. VIJAY KUMAR [LAWS(J&K)-2021-7-63] [REFERRED TO]
BUDH SINGH VS. STATE OF UP [LAWS(SC)-2006-5-27] [REFERRED TO]
BUDH SINGH VS. STATE OF UP [LAWS(SC)-2006-5-27] [REFERRED TO]
BUDH SINGH VS. STATE OF UP [LAWS(SC)-2006-5-27] [REFERRED TO]
PUKHARAJ ACHALDAS VS. KANTILAL BHIMRAJ SHAH [LAWS(GJH)-2021-11-400] [REFERRED TO]
PUKHARAJ ACHALDAS VS. KANTILAL BHIMRAJ SHAH [LAWS(GJH)-2021-11-400] [REFERRED TO]
PUKHARAJ ACHALDAS VS. KANTILAL BHIMRAJ SHAH [LAWS(GJH)-2021-11-400] [REFERRED TO]
STATE OF GUJARAT VS. RAMDEVSINH GAMBHIRSINH VALA [LAWS(GJH)-2021-11-377] [REFERRED TO]
STATE OF GUJARAT VS. RAMDEVSINH GAMBHIRSINH VALA [LAWS(GJH)-2021-11-377] [REFERRED TO]
STATE OF GUJARAT VS. RAMDEVSINH GAMBHIRSINH VALA [LAWS(GJH)-2021-11-377] [REFERRED TO]
STATE OF GUJARAT VS. DILIPSINH GULABSINH PARMAR [LAWS(GJH)-2022-9-6] [REFERRED TO]
STATE OF GUJARAT VS. DILIPSINH GULABSINH PARMAR [LAWS(GJH)-2022-9-6] [REFERRED TO]
STATE OF GUJARAT VS. MINABEN [LAWS(GJH)-2022-8-431] [REFERRED TO]
STATE OF GUJARAT VS. DILIPSINH GULABSINH PARMAR [LAWS(GJH)-2022-9-6] [REFERRED TO]
STATE OF GUJARAT VS. BHARVAD BAMBHVA DALABHAI DHUNABHAI [LAWS(GJH)-2022-8-88] [REFERRED TO]
STATE OF GUJARAT VS. BHARVAD BAMBHVA DALABHAI DHUNABHAI [LAWS(GJH)-2022-8-88] [REFERRED TO]
STATE OF GUJARAT VS. MINABEN [LAWS(GJH)-2022-8-431] [REFERRED TO]
STATE OF GUJARAT VS. MINABEN [LAWS(GJH)-2022-8-431] [REFERRED TO]
STATE OF GUJARAT VS. BHARVAD BAMBHVA DALABHAI DHUNABHAI [LAWS(GJH)-2022-8-88] [REFERRED TO]
STATE OF GUJARAT VS. PUNALAL DUDABHAI GOL [LAWS(GJH)-2022-7-380] [REFERRED TO]
STATE OF GUJARAT VS. PUNALAL DUDABHAI GOL [LAWS(GJH)-2022-7-380] [REFERRED TO]
STATE OF GUJARAT VS. PUNALAL DUDABHAI GOL [LAWS(GJH)-2022-7-380] [REFERRED TO]
STATE OF GUJARAT VS. BHOPA [LAWS(GJH)-2022-7-38] [REFERRED TO]
STATE OF GUJARAT VS. BHOPA [LAWS(GJH)-2022-7-38] [REFERRED TO]
STATE OF GUJARAT VS. BHOPA [LAWS(GJH)-2022-7-38] [REFERRED TO]
STATE OF GUJARAT VS. LAXMANBHAI PUNJABHAI RAMOSIYA [LAWS(GJH)-2022-7-150] [REFERRED TO]
STATE OF GUJARAT VS. LAXMANBHAI PUNJABHAI RAMOSIYA [LAWS(GJH)-2022-7-150] [REFERRED TO]
STATE OF GUJARAT VS. LAXMANBHAI PUNJABHAI RAMOSIYA [LAWS(GJH)-2022-7-150] [REFERRED TO]
STATE OF GUJARAT VS. RAVAJI LAKHAJI KOLI [LAWS(GJH)-2022-6-1683] [REFERRED TO]
STATE OF GUJARAT VS. THAKORBHAI VAJESING BARIYA [LAWS(GJH)-2022-6-1339] [REFERRED TO]
STATE OF GUJARAT VS. RAVAJI LAKHAJI KOLI [LAWS(GJH)-2022-6-1683] [REFERRED TO]
STATE OF GUJARAT VS. RAVAJI LAKHAJI KOLI [LAWS(GJH)-2022-6-1683] [REFERRED TO]
STATE OF GUJARAT VS. THAKORBHAI VAJESING BARIYA [LAWS(GJH)-2022-6-1339] [REFERRED TO]
STATE OF GUJARAT VS. THAKORBHAI VAJESING BARIYA [LAWS(GJH)-2022-6-1339] [REFERRED TO]
STATE OF GUJARAT VS. BHAVESH BHOGILAL PATEL [LAWS(GJH)-2022-6-793] [REFERRED TO]
STATE OF GUJARAT VS. BHAVESH BHOGILAL PATEL [LAWS(GJH)-2022-6-793] [REFERRED TO]
STATE OF GUJARAT VS. BHAVESH BHOGILAL PATEL [LAWS(GJH)-2022-6-793] [REFERRED TO]
STATE OF MAHARASHTRA VS. VINAYAK SHIVAJIRAO POL [LAWS(BOM)-1997-4-3] [REFERRED TO]
STATE OF MAHARASHTRA VS. VINAYAK SHIVAJIRAO POL [LAWS(BOM)-1997-4-3] [REFERRED TO]
STATE OF MAHARASHTRA VS. VINAYAK SHIVAJIRAO POL [LAWS(BOM)-1997-4-3] [REFERRED TO]
ANWAR ALI AND ANOTHER VS. STATE OF HIMACHAL PRADESH [LAWS(SC)-2020-9-37] [REFERRED TO]
ANWAR ALI AND ANOTHER VS. STATE OF HIMACHAL PRADESH [LAWS(SC)-2020-9-37] [REFERRED TO]
ANWAR ALI AND ANOTHER VS. STATE OF HIMACHAL PRADESH [LAWS(SC)-2020-9-37] [REFERRED TO]
STATE OF GUJARAT VS. SALMABIBI [LAWS(GJH)-2021-12-1290] [REFERRED TO]
STATE OF GUJARAT VS. SALMABIBI [LAWS(GJH)-2021-12-1290] [REFERRED TO]
STATE OF GUJARAT VS. SALMABIBI [LAWS(GJH)-2021-12-1290] [REFERRED TO]
STATE OF GUJARAT VS. GADHAVI MAHNARDAN HARIDAN [LAWS(GJH)-2022-9-10] [REFERRED TO]
STATE OF GUJARAT VS. GADHAVI MAHNARDAN HARIDAN [LAWS(GJH)-2022-9-10] [REFERRED TO]
STATE OF GUJARAT VS. GADHAVI MAHNARDAN HARIDAN [LAWS(GJH)-2022-9-10] [REFERRED TO]
GUMAN SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2005-7-59] [REFERRED TO]
GUMAN SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2005-7-59] [REFERRED TO]
GUMAN SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2005-7-59] [REFERRED TO]
STATE OF GUJARAT VS. AMRISHKUMAR PARSHOTTAMBHAI PATEL [LAWS(GJH)-2022-9-1] [REFERRED TO]
STATE OF GUJARAT VS. AMRISHKUMAR PARSHOTTAMBHAI PATEL [LAWS(GJH)-2022-9-1] [REFERRED TO]
STATE OF GUJARAT VS. AMRISHKUMAR PARSHOTTAMBHAI PATEL [LAWS(GJH)-2022-9-1] [REFERRED TO]
STATE OF GUJARAT VS. ASHOK JAYSUKHLAL BHATELIYA [LAWS(GJH)-2022-8-136] [REFERRED TO]
STATE OF GUJARAT VS. ASHOK JAYSUKHLAL BHATELIYA [LAWS(GJH)-2022-8-136] [REFERRED TO]
STATE OF GUJARAT VS. ASHOK JAYSUKHLAL BHATELIYA [LAWS(GJH)-2022-8-136] [REFERRED TO]
STATE OF GUJARAT VS. ILESH HIMMATLAL BHUPTANI [LAWS(GJH)-2022-7-1458] [REFERRED TO]
STATE OF GUJARAT VS. ILESH HIMMATLAL BHUPTANI [LAWS(GJH)-2022-7-1458] [REFERRED TO]
STATE OF GUJARAT VS. ILESH HIMMATLAL BHUPTANI [LAWS(GJH)-2022-7-1458] [REFERRED TO]
STATE OF GUJARAT VS. HEMLATABEN [LAWS(GJH)-2022-7-1661] [REFERRED TO]
STATE OF GUJARAT VS. HEMLATABEN [LAWS(GJH)-2022-7-1661] [REFERRED TO]
AMRUTBHAI DALSUKHRAM NAYAK VS. STATE OF GUJARAT [LAWS(GJH)-2022-7-1710] [REFERRED TO]
AMRUTBHAI DALSUKHRAM NAYAK VS. STATE OF GUJARAT [LAWS(GJH)-2022-7-1710] [REFERRED TO]
AMRUTBHAI DALSUKHRAM NAYAK VS. STATE OF GUJARAT [LAWS(GJH)-2022-7-1710] [REFERRED TO]
STATE OF GUJARAT VS. HEMLATABEN [LAWS(GJH)-2022-7-1661] [REFERRED TO]
STATE OF GUJARAT VS. PATEL BHAGUBHAI [LAWS(GJH)-2022-7-1352] [REFERRED TO]
STATE OF GUJARAT VS. PATEL BHAGUBHAI [LAWS(GJH)-2022-7-1352] [REFERRED TO]
STATE OF GUJARAT VS. PATEL BHAGUBHAI [LAWS(GJH)-2022-7-1352] [REFERRED TO]
STATE OF GUJARAT VS. RESHAMSINH SWARANSINH PABLA [LAWS(GJH)-2022-7-236] [REFERRED TO]
STATE OF GUJARAT VS. RESHAMSINH SWARANSINH PABLA [LAWS(GJH)-2022-7-236] [REFERRED TO]
STATE OF GUJARAT VS. RESHAMSINH SWARANSINH PABLA [LAWS(GJH)-2022-7-236] [REFERRED TO]
STATE OF GUJARAT VS. RAJENDRAKUMAR KANTILAL CHAUHAN [LAWS(GJH)-2022-6-1112] [REFERRED TO]
STATE OF GUJARAT VS. RAJENDRAKUMAR KANTILAL CHAUHAN [LAWS(GJH)-2022-6-1112] [REFERRED TO]
STATE OF GUJARAT VS. RAJENDRAKUMAR KANTILAL CHAUHAN [LAWS(GJH)-2022-6-1112] [REFERRED TO]
STATE OF GUJARAT VS. ASHOKKUMAR MANGILAL SHAH [LAWS(GJH)-2022-7-80] [REFERRED TO]
STATE OF GUJARAT VS. ASHOKKUMAR MANGILAL SHAH [LAWS(GJH)-2022-7-80] [REFERRED TO]
STATE OF GUJARAT VS. ASHOKKUMAR MANGILAL SHAH [LAWS(GJH)-2022-7-80] [REFERRED TO]
RAMESHKUMAR VITTHALBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-63] [REFERRED TO]
RAMESHKUMAR VITTHALBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-63] [REFERRED TO]
RAMESHKUMAR VITTHALBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-63] [REFERRED TO]
MAHESHBHAI AMBALAL PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2021-12-1302] [REFERRED TO]
MAHESHBHAI AMBALAL PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2021-12-1302] [REFERRED TO]
MAHESHBHAI AMBALAL PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2021-12-1302] [REFERRED TO]
JAGDISHKUMAR KANTILAL SONI VS. STATE OF GUJARAT [LAWS(GJH)-2021-12-1339] [REFERRED TO]
JAGDISHKUMAR KANTILAL SONI VS. STATE OF GUJARAT [LAWS(GJH)-2021-12-1339] [REFERRED TO]
JAGDISHKUMAR KANTILAL SONI VS. STATE OF GUJARAT [LAWS(GJH)-2021-12-1339] [REFERRED TO]
AVTAR SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1997-2-55] [REFERRED TO]
AVTAR SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1997-2-55] [REFERRED TO]
AVTAR SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1997-2-55] [REFERRED TO]
NAGABHUSHAN VS. STATE OF KARNATAKA [LAWS(SC)-2021-3-28] [REFERRED TO]
NAGABHUSHAN VS. STATE OF KARNATAKA [LAWS(SC)-2021-3-28] [REFERRED TO]
NAGABHUSHAN VS. STATE OF KARNATAKA [LAWS(SC)-2021-3-28] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. SANJIV KUMAR ALIAS SANJU [LAWS(HPH)-2019-8-127] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. SANJIV KUMAR ALIAS SANJU [LAWS(HPH)-2019-8-127] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. SANJIV KUMAR ALIAS SANJU [LAWS(HPH)-2019-8-127] [REFERRED TO]
STATE OF GUJARAT VS. PATEL DASHRATHBHAI REVABHAI [LAWS(GJH)-2022-9-49] [REFERRED TO]
STATE OF GUJARAT VS. PATEL DASHRATHBHAI REVABHAI [LAWS(GJH)-2022-9-49] [REFERRED TO]
STATE OF GUJARAT VS. PATEL DASHRATHBHAI REVABHAI [LAWS(GJH)-2022-9-49] [REFERRED TO]
JASODABEN MAGANBHAI RATHVA VS. JIGNESHKUMAR JAYANTIBHAI MODI [LAWS(GJH)-2022-8-7] [REFERRED TO]
JASODABEN MAGANBHAI RATHVA VS. JIGNESHKUMAR JAYANTIBHAI MODI [LAWS(GJH)-2022-8-7] [REFERRED TO]
JASODABEN MAGANBHAI RATHVA VS. JIGNESHKUMAR JAYANTIBHAI MODI [LAWS(GJH)-2022-8-7] [REFERRED TO]
STATE OF GUJARAT VS. JUBER KASAM BHOKAL [LAWS(GJH)-2022-7-1323] [REFERRED TO]
STATE OF GUJARAT VS. JUBER KASAM BHOKAL [LAWS(GJH)-2022-7-1323] [REFERRED TO]
STATE OF GUJARAT VS. JUBER KASAM BHOKAL [LAWS(GJH)-2022-7-1323] [REFERRED TO]
STATE OF GUJARAT VS. FATABHAI PASHABHAI RATHOD [LAWS(GJH)-2022-7-20] [REFERRED TO]
STATE OF GUJARAT VS. FATABHAI PASHABHAI RATHOD [LAWS(GJH)-2022-7-20] [REFERRED TO]
STATE OF GUJARAT VS. FATABHAI PASHABHAI RATHOD [LAWS(GJH)-2022-7-20] [REFERRED TO]
SHRI AMRUTBHAI DALSUKHRAM NAYAK VS. STATE OF GUJARAT [LAWS(GJH)-2022-7-19] [REFERRED TO]
SHRI AMRUTBHAI DALSUKHRAM NAYAK VS. STATE OF GUJARAT [LAWS(GJH)-2022-7-19] [REFERRED TO]
SHRI AMRUTBHAI DALSUKHRAM NAYAK VS. STATE OF GUJARAT [LAWS(GJH)-2022-7-19] [REFERRED TO]
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JUBILEE HOTELS PVT.LTD, VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-74] [REFERRED TO]
JUBILEE HOTELS PVT.LTD, VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-74] [REFERRED TO]
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KANANI HANSRAJ VS. HEMENDRA TULSIBHAI PATEL [LAWS(GJH)-2021-10-1472] [REFERRED TO]
KANANI HANSRAJ VS. HEMENDRA TULSIBHAI PATEL [LAWS(GJH)-2021-10-1472] [REFERRED TO]
ANANG PAL SINGH VS. STATE OF U.P. [LAWS(ALL)-2022-7-24] [REFERRED TO]
ANANG PAL SINGH VS. STATE OF U.P. [LAWS(ALL)-2022-7-24] [REFERRED TO]
ANANG PAL SINGH VS. STATE OF U.P. [LAWS(ALL)-2022-7-24] [REFERRED TO]
STATE OF GUJARAT VS. DAHYABHAI KALIDAS PARMAR [LAWS(GJH)-2021-10-172] [REFERRED TO]
STATE OF GUJARAT VS. DAHYABHAI KALIDAS PARMAR [LAWS(GJH)-2021-10-172] [REFERRED TO]
STATE OF GUJARAT VS. DAHYABHAI KALIDAS PARMAR [LAWS(GJH)-2021-10-172] [REFERRED TO]
STATE OF GUJARAT VS. HARPALSINH VIKRAMSINH JADEJA [LAWS(GJH)-2021-10-1477] [REFERRED TO]
STATE OF GUJARAT VS. HARPALSINH VIKRAMSINH JADEJA [LAWS(GJH)-2021-10-1477] [REFERRED TO]
STATE OF GUJARAT VS. HARPALSINH VIKRAMSINH JADEJA [LAWS(GJH)-2021-10-1477] [REFERRED TO]
STATE OF GUJARAT VS. DHIRUBHAI EBHALBHAI MAYADA AHIR [LAWS(GJH)-2021-10-1481] [REFERRED TO]
STATE OF GUJARAT VS. DHIRUBHAI EBHALBHAI MAYADA AHIR [LAWS(GJH)-2021-10-1481] [REFERRED TO]
STATE OF GUJARAT VS. DHIRUBHAI EBHALBHAI MAYADA AHIR [LAWS(GJH)-2021-10-1481] [REFERRED TO]
STATE OF GUJARAT VS. LALJIBHAI AJUBHAI KHATANA(RABARI) [LAWS(GJH)-2022-9-20] [REFERRED TO]
STATE OF GUJARAT VS. DAYABHAI MANDABHAI CHUDASAMA [LAWS(GJH)-2022-9-50] [REFERRED TO]
STATE OF GUJARAT VS. DAYABHAI MANDABHAI CHUDASAMA [LAWS(GJH)-2022-9-50] [REFERRED TO]
STATE OF GUJARAT VS. DAYABHAI MANDABHAI CHUDASAMA [LAWS(GJH)-2022-9-50] [REFERRED TO]
STATE OF GUJARAT VS. LALJIBHAI AJUBHAI KHATANA(RABARI) [LAWS(GJH)-2022-9-20] [REFERRED TO]
STATE OF GUJARAT VS. LALJIBHAI AJUBHAI KHATANA(RABARI) [LAWS(GJH)-2022-9-20] [REFERRED TO]
STATE OF GUJARAT VS. BALVANTSINH AMARSINH RAJ [LAWS(GJH)-2022-8-139] [REFERRED TO]
ASHWIN H. ACHARYA VS. ASHOKUMAR VITHALBHAI [LAWS(GJH)-2022-7-4] [REFERRED TO]
ASHWIN H. ACHARYA VS. ASHOKUMAR VITHALBHAI [LAWS(GJH)-2022-7-4] [REFERRED TO]
ASHWIN H. ACHARYA VS. ASHOKUMAR VITHALBHAI [LAWS(GJH)-2022-7-4] [REFERRED TO]
STATE OF GUJARAT VS. BALVANTSINH AMARSINH RAJ [LAWS(GJH)-2022-8-139] [REFERRED TO]
STATE OF GUJARAT VS. BALVANTSINH AMARSINH RAJ [LAWS(GJH)-2022-8-139] [REFERRED TO]
GURDEO SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1991-3-1] [REFERRED TO]
GURDEO SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1991-3-1] [REFERRED TO]
GURDEO SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1991-3-1] [REFERRED TO]
SHARVAN SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1996-8-126] [REFERRED TO]
SHARVAN SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1996-8-126] [REFERRED TO]
SHARVAN SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1996-8-126] [REFERRED TO]
STATE OF GUJARAT VS. GOHIL BABUJI PUNJAJI [LAWS(GJH)-2022-8-681] [REFERRED TO]
STATE OF GUJARAT VS. GOHIL BABUJI PUNJAJI [LAWS(GJH)-2022-8-681] [REFERRED TO]
STATE OF GUJARAT VS. GOHIL BABUJI PUNJAJI [LAWS(GJH)-2022-8-681] [REFERRED TO]
STATE OF GUJARAT VS. BALJITSINH NEPALSINH LAVA KARIA [LAWS(GJH)-2022-7-1146] [REFERRED TO]
STATE OF GUJARAT VS. BALJITSINH NEPALSINH LAVA KARIA [LAWS(GJH)-2022-7-1146] [REFERRED TO]
STATE OF GUJARAT VS. PRATAPBHAI PREMJI GOHEL [LAWS(GJH)-2022-7-829] [REFERRED TO]
STATE OF GUJARAT VS. KISHORKUMAR RATILAL NATHVANI [LAWS(GJH)-2022-8-398] [REFERRED TO]
STATE OF GUJARAT VS. KISHORKUMAR RATILAL NATHVANI [LAWS(GJH)-2022-8-398] [REFERRED TO]
STATE OF GUJARAT VS. KISHORKUMAR RATILAL NATHVANI [LAWS(GJH)-2022-8-398] [REFERRED TO]
STATE OF GUJARAT VS. BALJITSINH NEPALSINH LAVA KARIA [LAWS(GJH)-2022-7-1146] [REFERRED TO]
STATE OF GUJARAT VS. PRATAPBHAI PREMJI GOHEL [LAWS(GJH)-2022-7-829] [REFERRED TO]
STATE OF GUJARAT VS. PRATAPBHAI PREMJI GOHEL [LAWS(GJH)-2022-7-829] [REFERRED TO]
STATE OF GUJARAT VS. CHANA MERU ODEDARA [LAWS(GJH)-2022-7-827] [REFERRED TO]
STATE OF GUJARAT VS. CHANA MERU ODEDARA [LAWS(GJH)-2022-7-827] [REFERRED TO]
STATE OF GUJARAT VS. CHANA MERU ODEDARA [LAWS(GJH)-2022-7-827] [REFERRED TO]
STATE OF GUJARAT VS. JAYKANTBHAI AMBALAL PATEL [LAWS(GJH)-2022-7-513] [REFERRED TO]
BHAGWANDAS GANGARAMBHAI VS. PRADIPKUMAR HARGOVANBHAI [LAWS(GJH)-2022-7-16] [REFERRED TO]
BHAGWANDAS GANGARAMBHAI VS. PRADIPKUMAR HARGOVANBHAI [LAWS(GJH)-2022-7-16] [REFERRED TO]
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STATE OF GUJARAT VS. DEEPAKBHAI GOVINDBHAI VADODARIYA [LAWS(GJH)-2022-7-331] [REFERRED TO]
STATE OF GUJARAT VS. DEEPAKBHAI GOVINDBHAI VADODARIYA [LAWS(GJH)-2022-7-331] [REFERRED TO]
BHAGWANDAS GANGARAMBHAI VS. PRADIPKUMAR HARGOVANBHAI [LAWS(GJH)-2022-7-16] [REFERRED TO]
STATE OF GUJARAT VS. JAYKANTBHAI AMBALAL PATEL [LAWS(GJH)-2022-7-513] [REFERRED TO]
STATE OF GUJARAT VS. JAYKANTBHAI AMBALAL PATEL [LAWS(GJH)-2022-7-513] [REFERRED TO]
STATE OF GUJARAT VS. AMRUTBHAI VELJIBHAI CHAUDHARI [LAWS(GJH)-2022-6-1744] [REFERRED TO]
STATE OF GUJARAT VS. AMRUTBHAI VELJIBHAI CHAUDHARI [LAWS(GJH)-2022-6-1744] [REFERRED TO]
STATE OF GUJARAT VS. AMRUTBHAI VELJIBHAI CHAUDHARI [LAWS(GJH)-2022-6-1744] [REFERRED TO]
GAURANGBHAI LALBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-1711] [REFERRED TO]
GAURANGBHAI LALBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-1711] [REFERRED TO]
STATE OF GUJARAT VS. BABUBHAI JIVABHAI GOHIL [LAWS(GJH)-2021-11-466] [REFERRED TO]
STATE OF GUJARAT VS. BABUBHAI JIVABHAI GOHIL [LAWS(GJH)-2021-11-466] [REFERRED TO]
STATE OF GUJARAT VS. SURESH JINABHAI MOVALIYA [LAWS(GJH)-2021-10-1514] [REFERRED TO]
STATE OF GUJARAT VS. SURESH JINABHAI MOVALIYA [LAWS(GJH)-2021-10-1514] [REFERRED TO]
STATE OF GUJARAT VS. SURESH JINABHAI MOVALIYA [LAWS(GJH)-2021-10-1514] [REFERRED TO]
STATE OF GUJARAT VS. BABUBHAI JIVABHAI GOHIL [LAWS(GJH)-2021-11-466] [REFERRED TO]
BRAHMBHATT KALICHARAN BABUBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-26] [REFERRED TO]
BRAHMBHATT KALICHARAN BABUBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-26] [REFERRED TO]
BRAHMBHATT KALICHARAN BABUBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-26] [REFERRED TO]
GAURANGBHAI LALBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-1711] [REFERRED TO]
CHAMAN LAL VS. STATE OF HIMACHAL PRADESH [LAWS(SC)-2020-12-10] [REFERRED TO]
CHAMAN LAL VS. STATE OF HIMACHAL PRADESH [LAWS(SC)-2020-12-10] [REFERRED TO]
CHAMAN LAL VS. STATE OF HIMACHAL PRADESH [LAWS(SC)-2020-12-10] [REFERRED TO]
BABU VS. STATE OF KERALA [LAWS(SC)-2010-8-45] [REFERRED TO]
BABU VS. STATE OF KERALA [LAWS(SC)-2010-8-45] [REFERRED TO]
BABU VS. STATE OF KERALA [LAWS(SC)-2010-8-45] [REFERRED TO]
GURU DUTT PATHAK VS. STATE OF UTTAR PRADESH [LAWS(SC)-2021-5-5] [REFERRED TO]
GURU DUTT PATHAK VS. STATE OF UTTAR PRADESH [LAWS(SC)-2021-5-5] [REFERRED TO]
GURU DUTT PATHAK VS. STATE OF UTTAR PRADESH [LAWS(SC)-2021-5-5] [REFERRED TO]


JUDGEMENT

Sawant, J. - (1.)These are two appeals filed by two different sets of accused who were arraigned as offenders for the incident which took place on August 19, 1967. The prosecution case is that at about 8.00 a.m. on August 19, 1967, one Dhanushdhari Missir (PW 1) who is the informant in the case, left his house along with his father, Rajendra Missir to harvest the paddy-crop in their land situate to the west of their house. To harvested the crop, his father had engaged some labourers and the crop was, according to him, harvested till about 10.00 a.m. on that day. At about that hour, his father Rajendra started from. the land to return home for his meals and the informant followed him after a little while. On the way home, the informant heard his father's cry "Jan Bachao", and on hearing it he ran towards his father and saw that accused, Shambhoo Missir and Munib Tikulihar (appellants in Appeal No. 133 of 1979) assaulting his father with garasa, and Sarabjit Chamar and Paltan Kurmi (appellants in Appeal No. 150 of 1979) with sticks. Rajendra fell down and thereafter Shambhoo, Munib and Paltan caught hold of his hands and legs and Sarabjit chopped off his nose with a hasua. Hearing the shouts and cries, several persons arrived and the accused fled away. According to the prosecution further, the assault took place on the western flank of the kutcha road running North to South and adjacent to the sugarcane field of the informant. The prosecution case further is ,that Rajendra named the four accused persons as his assailants to whoever came near him at that time without their questioning him about it. Thereafter, Mukti Missir (PW 12) who is also the son of Rajendra and the brother of the informant and who had also seen the incident, went to the village and brought a cot on which Rajendra was taken to his house. From there, he was taken to Bettiah Hospital on a tyre-cart, On their way to the Hospital, at a place called Parsauni about three miles from the place of the incident, Rajendra was placed on a truck for being taken to the hospital. But on the way, he breathed his last. The dead body was taken to the hospital and from there the sub-Inspector of Police, Bettiah (PW 14) was informed about it. He came to the hospital and recorded the statement of the informant at about 4.30 p.m. He also held inquest. It appears that since the incident had taken place within the jurisdiction of Bagaha police station , the Sub-Inspector of that police station (PW 15) also reached the hospital on getting information and took over the investigation at about 6. 10 p.m. from PW 14.
(2.)On these facts, the four appellants before us were charge-sheeted. The trial court disbelieved the prosecution case against the accused and acquitted them. Against the said acquittal, the State preferred an appeal and, the High Court allowed the appeal and convicted Shambhoo and Munib, i.e., appellants in Appeal No. 133 of 1979 for the offence under S.302 read with S.34, IPC, and sentenced them to imprisonment for life. The High Court also convicted Sarabjit and Paltan (appellants in Appeal No. 150/ 79) for the offence under S.304, Part 11 read with S. 34, IPC and sentenced them to undergo rigorous imprisonment for seven years each. The High Court further convicted Sarabjit for offence under S. 326, IPC and sentenced him to undergo rigorous imprisonment for five years. His sentence was directed to run concurrently. It is aggrieved by this order of conviction passed by the High Court that the four accused have preferred these two appeals. It appears that during the pendency of these appeals the appellant Munib in Appeal No. 133/ 79 and the appellant Sarabjit in Appeal No. 150/79 died. The present appeals are pursued by the surviving appellants in each case.
(3.)At the instance of both the parties, we went through the entire evidence on record and the judgments of both the trial court as well as the High Court. We find that the trial court had given cogent reasons to acquit the accused and the High Court has interfered with the said order without substantial reasons. The High Court has also failed to deal effectively with the grounds which impelled the trial court to disbelieve the prosecution evidence against the accused. The substance of the prosecution case is that the deceased Rajendra died as a result of the assault in question at about 3.00 p.m. on the very day of the incident. However, on the basis of the medical evidence, the defence has succeeded in establishing that he had died soon after he left his house at 8.00 a.m. Dr. Shambhoo Sharan (PW 13) who performed the post-mortem examination of the dead body, has stated both in his report as well as in his deposition, that there was 8 oz. of undigested food in the stomach of the deceased. If as alleged by the prosecution the death had occurred at 3.00 p.m., no such undigested food would have been found in the stomach at that hour when the food was taken by the deceased before 8.00 a.m. If this is so, then the whole case of the prosecution must crumble. For this will establish beyond doubt that Rajendra had died very soon after 8.00 a.m. and none of the so-called eye-witnesses had seen the assault on Rajendra. The said fact will also demolish the entire version of the three dying declarations made by the deceased to various prosecution witnesses at three different places. The non-explanation by the prosecution of the undigested food therefore casts serious adverse reflections on the entire investigation in the present case. Unfortunately, the High Court has failed to deal with this very important aspect of the evidence on record which has been highlighted by the trial court. It also strengthens the defence version that the accused have been involved in the present case by the obliging witnesses and unfair investigation.
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