NIRANJAN SINGH KARAM SINGH PUNJABI ADVOCATE STATE OF MAHARASHTRA JITENDRA BHIMRAJ BIJJAYA Vs. JITENDRABHIMRAJBIJJAYA:JITENDRABHIMRAJBIJJAYA:JITENDRA BHIMRAJ BIJJAYA:STATE OF MAHARASHTRA
LAWS(SC)-1990-8-90
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on August 07,1990

NIRANJAN SINGH KARAM SINGH PUNJABI,ADVOCATE,STATE OF MAHARASHTRA,JITENDRA BHIMRAJ BIJJAYA Appellant
VERSUS
STATE OF MAHARASHTRA,JITENDRA BHIMRAJ BIJJAYA,JITENDRABHIMRAJBIJJAYA Respondents





Cited Judgements :-

AMBATI JANARDHANA RAO VS. CENTRAL BUREAU OF INVESTIGATION AND ORS. [LAWS(GJH)-2015-8-18] [REFERRED TO]
MANSUKH CHHAGAN LAL BHATT VS. UNION OF INDIA [LAWS(DLH)-1994-10-29] [REFERRED )]
KALLUMAL GUPTA VS. STATE [LAWS(DLH)-1999-10-57] [REFERRED]
VIJAY NAMDEORAO BIDWALKAR VS. RAMAVATAR MADANLAL AGRAWAL [LAWS(BOM)-2001-10-96] [REFERRED TO]
KANTIBHAI RAMJIBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2015-4-22] [REFERRED TO]
SHANKRABHAI KALABHAI RABARI VS. STATE OF GUJARAT AND ORS. [LAWS(GJH)-2015-3-133] [REFERRED TO]
BRIJRAJ DAS VAISHNAV S/O NANKU DAS VAISHNAV VS. STATE OF CHHATTISGARH [LAWS(CHH)-2016-8-38] [REFERRED]
MARUTI NAVNATH SONAWANE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-5-11] [REFERRED TO]
ZAKIR SHAH AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-7-207] [REFERRED TO]
RAMAN BHURARIA VS. C.B.I. [LAWS(ALL)-2015-9-218] [REFERRED TO]
KAMLENDRA BAHADUR MISHRA VS. STATE OF U. P. [LAWS(ALL)-2021-7-91] [REFERRED TO]
OM PRAKASH VS. STATE OF U.P. [LAWS(ALL)-2019-5-324] [REFERRED TO]
AYODHYA PRASAD UMRAO VS. STATE OF U. P. [LAWS(ALL)-2019-7-257] [REFERRED TO]
ASHRAF JAMAL VS. STATE CBI [LAWS(DLH)-2011-5-272] [REFERRED TO]
PARMIL KUMAR VS. STATE OF H.P. [LAWS(HPH)-2010-10-410] [REFERRED TO]
GANESH NIVRUTTI MARNE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-5-22] [REFERRED TO]
PRAKASH RAMAJI AMBAGADE AND ORS. VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2015-1-134] [REFERRED TO]
RAKESH VAISHNAV VS. STATE OF MADHYA PRADESH [LAWS(CHH)-2004-5-5] [REFERRED TO]
ALKESH SUBODHCHANDRA SHAH VS. STATE OF GUJARAT [LAWS(GJH)-1994-5-10] [REFERRED TO]
SURESHBHAI JAYANTILAL SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2005-4-52] [REFERRED TO]
BABU SATYAM BHAIYYA VS. STATE OF GUJARAT [LAWS(GJH)-1991-3-37] [REFFERED TO]
MANNA LAL GUPTA VS. STATE OF U P [LAWS(ALL)-2009-2-150] [REFERRED TO]
VILAS RAO GHODESWAR VS. CBI [LAWS(DLH)-2021-4-51] [REFERRED TO]
P NALLAMMAL VS. STATE [LAWS(MAD)-1999-1-5] [DISTINGUISHED]
HEMANTA KUMAR MONDAL VS. STATE OF WEST BENGAL [LAWS(CAL)-1991-2-56] [REFERRED TO]
DHIRENDRA NATH MAITY VS. GOURAV HIMATSINGKA [LAWS(CAL)-2009-12-101] [REFERRED TO]
SANJAY DUTT VS. STATE OF MAHARASHTRA [LAWS(SC)-2013-3-45] [REFERRED TO]
HARDEEP SINGH VS. STATE OF PUNJAB [LAWS(SC)-2014-1-19] [REFERRED TO]
RAJENDRA SHARMA VS. STATE OF MADHYA PRADESH [LAWS(SC)-2014-1-109] [REFERRED TO]
R S MISHRA VS. STATE OF ORISSA [LAWS(SC)-2011-2-91] [REFERRED TO]
R S MISHRA VS. STATE OF ORISSA [LAWS(SC)-2011-2-91] [REFERRED TO]
PASUPATHI VS. VADIVAZHAGI [LAWS(MAD)-2019-4-156] [REFERRED TO]
STATE OF MAHARASHTRA VS. PRIYA SHARAN MAHARAJ [LAWS(SC)-1997-3-109] [FOLLOWED]
SAGAYAM VS. STATE OF KARNATAKA [LAWS(SC)-2000-4-131] [RELIED ON]
RAMA SHANKAR SINGH VS. STATE OF BIHAR [LAWS(PAT)-1995-1-61] [REFERRED]
A. BEEMA DOWLATH AND ORS. VS. THE STATE OF TAMILNADU AND ORS. [LAWS(MAD)-2015-4-31] [REFERRED TO]
RAM KRISHAN PANDEY VS. STATE OF M.P. THROUGH C.B.I. [LAWS(MPH)-2001-7-91] [REFERRED TO]
OMPRAKASH AGRAWAL VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2002-7-70] [REFERRED TO]
SUNITA SHARMA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2005-2-6] [REFERRED TO]
ANIL ALIAS NONI PANDA VS. STATE OF M P [LAWS(MPH)-2012-4-45] [REFERRED TO]
PREM SHARMA VS. SHIVPRAKASH MISHRA [LAWS(MPH)-2013-4-43] [REFERRED TO]
INDU JAIN VS. STATE OF M P [LAWS(MPH)-2006-9-30] [REFERRED TO]
OM PRAKASH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2003-7-67] [REFERRED TO]
RAM KISHOR VS. STATE [LAWS(RAJ)-2008-3-10] [REFERRED TO]
NITINCHANDRA SOMNATH RAVAL VS. STATE OF GUJARAT [LAWS(SC)-2018-11-117] [REFERRED TO]
Keshub Mahindra VS. State of M.P. [LAWS(MPH)-1996-9-85] [REFERRED TO]
AJMER SINGH TOMAR VS. RAGHURAJ SINGH TOMAR [LAWS(MPH)-1995-6-13] [REFERRED TO]
POTTEKKADU SURESH VS. STATE OF KERALA [LAWS(KER)-2001-6-36] [REFERRED]
AJITSINGH JAGAN SINGH YADUVANSHI VS. STATE OF GUJARAT [LAWS(GJH)-2022-8-725] [REFERRED TO]
GOPALBHAI NARANBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2022-7-1032] [REFERRED TO]
MANJIT KAUR VS. STATE OF PUNJAB [LAWS(P&H)-1994-5-36] [REFERRED TO]
KISHAN SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1995-7-25] [REFERRED TO]
SHYAM SUNDER MATHUR VS. STATE OF RAJASTHAN [LAWS(RAJ)-1998-4-61] [REFERRED TO]
P R SUBRAMANIAN VS. PERIAKARUPPAN [LAWS(MAD)-1992-9-35] [REFERRED TO]
D VEERASEKARAN VS. STATE OF TAMIL NADU REP [LAWS(MAD)-1992-1-34] [REFERRED TO]
KALAVATI HASMUKHRAI MEHTA VS. STATE OF GUJARAT [LAWS(GJH)-2017-5-65] [REFERRED TO]
RAKESH DHIRAJLAL POPAT VS. STATE OF GUJARAT [LAWS(GJH)-2016-9-116] [REFERRED]
SHARAT BABU DIGUMARTI VS. STATE, GOVT. OF NCT OF DELHI [LAWS(DLH)-2015-8-200] [REFERRED TO]
GOVERDHAN GOPAL VS. STATE [LAWS(J&K)-2008-9-11] [REFERRED TO]
P V AMARNATH PRASAD VS. STATE [LAWS(KAR)-2009-12-28] [RELIED ON]
A EBENEZER VS. M MARY [LAWS(KAR)-2002-4-48] [REFERRED TO]
PREMKUMAR VS. STATE OF KARNATAKA [LAWS(KAR)-1993-12-17] [FOLLOWED ON]
S BANGARAPPA VS. GANESH NARAYAN HEGADE [LAWS(KAR)-1992-6-14] [REFERRED TO]
SOHANLAL VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-1-72] [REFERRED TO]
SOHANLAL VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-1-72] [REFERRED TO]
RISHABH MISHRA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-6-1000] [REFERRED TO]
SIVA VALLABHANENI VS. STATE OF KARNATAKA [LAWS(KAR)-2018-5-12] [REFERRED TO]
VIKRAM SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-8-296] [REFERRED TO]
NIZAM SHAH & OTHERS VS. STATE OF M P & ANOTHER [LAWS(MPH)-2017-4-93] [REFERRED TO]
GAJENDRA SINGH VS. STATE OF M.P. [LAWS(MPH)-2015-1-49] [REFERRED TO]
STATE OF JAMMU and KASHMIR VS. DARSHAN SINGH [LAWS(J&K)-1994-6-3] [RELIED ON]
GOVERDHAN GOPAL VS. STATE [LAWS(J&K)-2008-11-20] [REFERRED TO]
STATE OF J&K VS. AHAD SHEIKH [LAWS(J&K)-1999-12-24] [REFERRED TO]
SABU E.K. AND ORS. VS. STATE AND ORS. [LAWS(KER)-2016-3-95] [REFERRED TO]
VIJAY MAFATLAL SOLANKI VS. STATE OF GUJARAT [LAWS(GJH)-2005-8-57] [REFERRED TO]
BIRENDRA KUMAR VS. STATE OF BIHAR [LAWS(JHAR)-2019-8-80] [REFERRED TO]
NIZAMUDDIN FAKIRUDDIN KAZI VS. STATE OF GUJARAT [LAWS(GJH)-1991-4-5] [REFERRED TO]
SANTOSH VISHWAKARMA VS. STATE OF MADHYA PRADESH [LAWS(CHH)-2004-4-6] [REFERRED TO]
S JANARDHAN RAO VS. DIRECTOR GENERAL ACB OF ANDHRA PRADESH [LAWS(APH)-1998-11-45] [REFERRED TO]
UDAY SANKAR BHATTACHARYYA ALIAS BHATTACHARJEE VS. SUPERINTENDENT OF POLICE CENTRAL BUREAU OF INVESTIGATION [LAWS(CAL)-2010-12-8] [REFERRED TO]
PRANAB KANTI SEN VS. STATE OF WEST BENGAL [LAWS(CAL)-2009-7-52] [REFERRED TO]
DYANI ANTONY PAUL VS. UNION OF INDIA [LAWS(KAR)-2020-12-254] [REFERRED TO]
SAU. ASHADEVI AND ORS. VS. STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-11-2] [REFERRED TO]
MORESHWAR SAVEY VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2001-2-64] [REFERRED]
CENTRAL BUREAU OF INVESTIGATION VS. PRADEEP BALCHANDRA SAWANT [LAWS(BOM)-2010-7-281] [REFERRED]
BIDHI CHAND DHIMAN VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GAU)-2011-12-36] [REFERRED TO]
KHURSHEED AHMED AND ORS VS. STATE OF J&K [LAWS(J&K)-2018-9-12] [REFERRED TO]
SHAM SUNDER VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-1993-3-5] [REFERRED TO]
SUBHASH CHANDER VS. STATE [LAWS(DLH)-1991-12-41] [RELIED]
CENTRAL BUREAU OF INVESTIGATION VS. VASHITHA RAMBHAU ANDHALE [LAWS(BOM)-2008-2-460] [REFERRED]
HANS RAJ AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-9-14] [REFERRED TO]
SANJAY KUMAR AND ORS. VS. THE STATE OF U.P. AND ORS. [LAWS(ALL)-2015-7-42] [REFERRED TO]
MUNINDRA BASUMATARY FOR AND ON BEHALF OF MANGANADA DAIMARY AND JADAV DAIMARY VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-1991-9-11] [REFERRED TO]
ANANDA BEZBARUAH VS. UNION OF INDIA [LAWS(GAU)-1993-3-2] [REFERRED TO]
YASHWINDER MALIK VS. STATE [LAWS(DLH)-2016-12-91] [REFERRED TO]
ABHISHEK VERMA VS. C.B.I. [LAWS(DLH)-2017-10-76] [REFERRED TO]
ASIF IQBAL TANHA VS. STATE OF NCT OF DELHI [LAWS(DLH)-2021-6-10] [REFERRED TO]
JANAKI BALLAV PATNAIK VS. STATE OF ORISSA [LAWS(ORI)-1994-10-6] [REFERRED TO]
SARBESWAR JENA VS. STATE OF ORISSA [LAWS(ORI)-2002-3-55] [REFERRED TO]
STATE OF WEST BENGAL VS. MOHAMMAD KHALID:MOHAMMAD RASHID KHAN:ABDULAZIZ [LAWS(SC)-1994-11-83] [RELIED ON]
BONKYA ALIAS BHARAT SHIVAJI MANE OTHERS VS. STATE OF MAHARASHTRA [LAWS(SC)-1995-9-51] [CITED]
SARWAN SINGH VS. STATE OF PUNJAB [LAWS(SC)-2002-10-120] [REFERRED TO]
SMT.RAJSHREE SAXENA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-5-16] [REFERRED TO]
SMT.RAJSHREE SAXENA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-5-16] [REFERRED TO]
SMT. KALPANA & OTHERS VS. THE STATE OF M.P. [LAWS(MPH)-2017-7-265] [REFERRED TO]
AHUJA VAISHNO DHABA VS. STATE OF HARYANA [LAWS(P&H)-2003-4-40] [REFERRED TO]
SUMIT MEHRA VS. STATE OF HARYANA [LAWS(P&H)-2010-9-224] [REFERRED TO]
LAXMI PRASAD MISHRA VS. STATE OF M P [LAWS(MPH)-2017-12-174] [REFERRED TO]
BHAISAHAB YADAV & OTHERS VS. STATE OF M P [LAWS(MPH)-2017-4-95] [REFERRED TO]
RAMSWAROOP AND OTHERS VS. BABULAL AND ANOTHER [LAWS(MPH)-2017-4-114] [REFERRED TO]
B.V. Acharya, Senior Advocate, S/o Late Ramachandra Acharya VS. Sri. N. Venkateshaiah, S/o Late Narayanappa [LAWS(KAR)-2012-8-406] [REFERRED TO]
AMEER SHEIKH VS. STATE OF KERALA [LAWS(KER)-2019-5-181] [REFERRED TO]
MANOJBHAI JASHBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2016-8-15] [REFERRED TO]
JOM KHAN AND ORS. VS. STATE OF HARYANA [LAWS(P&H)-2015-4-15] [REFERRED TO]
RAM KUMAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-1998-1-50] [REFFERED TO 1990 CRI LJ 1869 : AIR 1990 SC 1962 14]
MOHAMED I UNJAWALA VS. ASSISTANT COMMISSIONER OF INCOME TAX CITY CIRCLE VI 1 MADRAS [LAWS(MAD)-1994-9-87] [REFERRED TO]
PERARIVALAN VS. DIRECTOR OF CENTRAL BUREAU OF INVESTIGATION [LAWS(MAD)-1991-10-86] [REFERRED TO]
LAXMAN VS. STATE OF KARNATAKA [LAWS(KAR)-2021-2-52] [REFERRED TO]
SHAIKH MUHAMMED BILAL VS. NATIONA INVESTIGATIONAL AGENCY [LAWS(KAR)-2021-9-305] [REFERRED TO]
RAFI AHMED VS. MUNTHASIR [LAWS(MAD)-2019-10-257] [REFERRED TO]
ACHINT KUMAR LAL @ ACHINTA KUMAR LAL SON OF LATE PROF SHIV CHANDRA LAL VS. THE STATE OF BIHAR THROUGH THE CENTRAL BUREAU OF INVESTIGATION [LAWS(PAT)-2009-8-138] [REFERRED]
STATE VS. K PONMUDI [LAWS(MAD)-2006-8-188] [REFERRED TO]
Vishnu Rajoria VS. State of M.P. [LAWS(MPH)-2006-7-96] [REFERRED TO]
SHAKUNTALA SHARA VS. STATE OF M P [LAWS(MPH)-2008-3-17] [REFERRED TO]
OM PRAKASH MISHRA VS. STATE OF M P [LAWS(MPH)-2011-9-37] [REFERRED TO]
ABDUL REHMAN VS. STATE OF M P [LAWS(MPH)-2011-11-44] [REFERRED TO]
DEV SINGH VS. STATE OF M P AND RAMKUMARI [LAWS(MPH)-2013-9-325] [REFERRED]
JOGENDRA SINGH ALIAS JOGENDRA KUMAR VS. STATE [LAWS(RAJ)-2003-5-30] [REFERRED TO]
MOOSA VS. JOMON PUTHANPURACKKAL [LAWS(KER)-2005-10-37] [REFERRED TO]
ANJALI SHARMA VS. GOVT OF N C T DELHI [LAWS(DLH)-1999-12-59] [REFERRED]
FRADEEP JAISWAL VS. JAISWAL PACKAGING PRIVATE LIMITED [LAWS(DLH)-1995-3-13] [REFERRED]
SHIVDAS ALIAS BETU NARAYAN BODDEWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-8-138] [REFERRED TO]
RAGHVENDRA SINGH CHHATRI, S/O RAMAKANT SINGH CHHATRI VS. STATE OF CHHATTISGARH AND ORS [LAWS(CHH)-2015-9-57] [REFERRED]
PAWAN TEWARI VS. STATE OF U.P. [LAWS(ALL)-2019-10-226] [REFERRED TO]
HARENDRA KUMAR PANDEY SON OF BANWARI VS. STATE OF U P [LAWS(ALL)-2017-3-391] [REFERRED TO]
AARAM SINGH AND 13 OTHERS VS. STATE OF U P AND ANR [LAWS(ALL)-2016-7-203] [REFERRED]
AMMAR KAZIM VS. STATE OF U P [LAWS(ALL)-2015-5-114] [REFERRED TO]
GIRISHBHAI MAGANLAL PANDYA VS. STATE OF GUJARAT [LAWS(GJH)-2015-3-108] [REFERRED TO]
SHIVAJI DATTATRAYA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-12-313] [REFERRED TO]
RUBABUDDIN SHAIKH VS. DAHYAJI GOBARJI VANZARA & OTHERS [LAWS(BOM)-2018-9-146] [REFERRED TO]
TARUN JIT TEJPAL VS. STATE OF GOA [LAWS(BOM)-2017-12-230] [REFERRED TO]
NARENDRA GOVIND MANGELA VS. INSPECTOR OF POLICE [LAWS(BOM)-1991-9-35] [REFERRED TO]
HANMANT JANARDHAN PATIL VS. STATE OF MAHARASHTRA [LAWS(BOM)-1992-11-33] [REFERRED TO]
SANTOSH DATTARAM MORE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1992-6-19] [REFERRED TO]
CHANDER PRAKASH VS. STATE NCT OF DELHI [LAWS(DLH)-2012-5-513] [REFERRED TO]
NIRMAL KANTI BANERJEE VS. STATE OF WEST BENGAL [LAWS(CAL)-2002-6-24] [REFERRED TO]
A K KHOSLA VS. T S VENKATESAN [LAWS(CAL)-1991-9-35] [REFERRED TO]
A.K.GANJU VS. CBI [LAWS(DLH)-2013-11-149] [REFERRED TO]
STATE OF J AND K VS. ABDUL MAJID BHAT [LAWS(J&K)-2001-2-7] [REFERRED TO]
REKHA NAMBIAR VS. CBI [LAWS(DLH)-2015-11-85] [REFERRED TO]
AMIT KOCHAR VS. STATE OF DELHI [LAWS(DLH)-2007-2-18] [REFERRED TO]
TARA DUTT VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-1991-1-3] [REFERRED TO]
BHUPINDER SINGH PATEL VS. CBI [LAWS(DLH)-2008-5-74] [REFERRED TO]
RATUJI VARVAJI VAGHELA VS. STATE OF GUJARAT [LAWS(GJH)-1998-2-3] [RELIED ON]
STATE OF GUJARAT VS. ANILKUMAR PURANMAL GUPTA [LAWS(GJH)-1999-7-62] [REFERRED TO]
ABDUL KADIR SIDDIQUI VS. State of Chhattisgarh [LAWS(CHH)-2001-1-5] [REFERRED TO]
BIJAYA KUMAR AGARWALA JAGDISHPRASADAGARWAL VS. STATE OF ORISSA [LAWS(SC)-1996-8-2] [RELIED ON]
RAVINDER VS. STATE OF HARYANA [LAWS(SC)-1992-11-45] [REFERRED TO]
STATE OF MADHYA PRADESH VS. S B JOHARI [LAWS(SC)-2000-1-20] [RELIED]
THE STATE VS. MARIYA ANTON VIJAY AND ORS. [LAWS(SC)-2015-7-14] [REFERRED TO]
A ARUN KUMAR VS. STATE REP BY INSPECTOR OF POLICE [LAWS(MAD)-2011-8-165] [REFERRED TO]
P SHANMUGAM @ SHANMUGASUNDARAM; A RAMESH; V DURAI @ DURAISAMY; R RAJAMANI; THANGAMUTHU VS. STATE [LAWS(MAD)-2014-3-259] [REFERRED]
SARBESWAR JENA VS. STATE OF ORISSA [LAWS(ORI)-2002-10-69] [REFERRED TO]
KONAPALU SURYA NARAYANA VS. STATE OF ORISSA [LAWS(ORI)-2013-3-24] [REFERRED TO]
GANAURI SINGH SON OF LATE KULDIP SINGH VS. STATE OF BIHAR AND RAM AUTAR SAO SON OF LATE KESHWAR SAO WITH [LAWS(PAT)-2010-8-129] [REFERRED TO]
SHUBHA SHRIVASTAVA & ANR VS. STATE OF M P [LAWS(MPH)-2017-5-105] [REFERRED TO]
VIKAS MAHORE VS. STATE OF MP AND ANOTHER [LAWS(MPH)-2017-12-268] [REFERRED TO]
PAPPU KHARE VS. STATE OF M.P [LAWS(MPH)-2015-1-150] [REFERRED TO]
KU. PRIYANKA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-5-260] [REFERRED TO]
VINOD & OTHERS VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-1-263] [REFERRED TO]
VINOD & OTHERS VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-1-263] [REFERRED TO]
SURESH KUMAR PANDEY VS. RAM LAKHAN TRIPATHI AND ANOTHER [LAWS(MPH)-2019-11-129] [REFERRED TO]
SURESH KUMAR PANDEY VS. RAM LAKHAN TRIPATHI AND ANOTHER [LAWS(MPH)-2019-11-129] [REFERRED TO]
KALYAN SINGH VS. STATE OF MP [LAWS(MPH)-2017-4-121] [REFERRED TO]
ARJUN BERMAN AND ORS. VS. STATE OF MADHYA PRADESH AND ORS. [LAWS(MPH)-2019-2-80] [REFERRED TO]
MANOJ @ NEPAL S/O SATYANARAYAN BERVA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-3-83] [REFERRED TO]
GELOH @ NAIT SINGH VS. STATE OF M P [LAWS(MPH)-2013-10-299] [REFERRED]
SURESH ALIAS PAPPU BHUDHARMAL KALANI VS. STATE OF MAHARASHTRA [LAWS(SC)-2001-3-104] [REFERRED]
RAMAGONI PRABHAKAR VS. STATE OF TELANGANA [LAWS(TLNG)-2020-5-7] [REFERRED TO]
SAGAT SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1998-4-91] [REFERRED TO]
JABARJANG SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2013-9-771] [REFERRED]
GAYATRI VS. STATE OF U P [LAWS(MPH)-2013-4-76] [REFERRED TO]
RAVI YADAV VS. STATE OF M P [LAWS(MPH)-2013-9-329] [REFERRED]
KANWALPREET SINGH @ KANWAL VS. STATE OF PUNJAB [LAWS(P&H)-2014-4-471] [REFERRED TO]
SATINDER DHAMA @ SATENDER DHAMA VS. STATE OF PUNJAB [LAWS(P&H)-2015-10-502] [REFERRED]
SAMPATMALL JAIN VS. STATE OF ASSAM [LAWS(GAU)-1991-6-8] [REFERRED TO]
NIREN SARMA VS. STATE OF ASSAM [LAWS(GAU)-1998-2-10] [REFERRED TO]
SURENDRANATHA MENON VS. STATE OF KERALA [LAWS(KER)-2001-12-78] [REFERRED TO]
SURENDRANATHA MENON VS. STATE OF KERALA [LAWS(KER)-2001-12-78] [REFERRED TO]
BASHIR KHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-12-22] [REFERRED TO]
ASIAN RESURFACING OF ROAD AGENCY PVT. LTD. & ANR. VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(SC)-2018-3-73] [REFERRED TO]
CHANDER KALAN VS. RAMESHWAR [LAWS(P&H)-2010-9-194] [REFERRED TO]
TULSIRAM VS. THE STATE [LAWS(KAR)-2015-8-159] [REFERRED TO]
GUDDUBAI VS. RAJENDRA KUMAR AWASTHI [LAWS(MPH)-1993-8-2] [REFERRED TO]
GOVIND SAKHARAM UDHE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2009-6-18] [REFERRED TO]
SAROJ SATIJA AND ASHOK KUMAR BATRA VS. STATE [LAWS(DLH)-1994-4-6] [APPLIED]
STATE OF MAHARASHTRA VS. R A CHANDAWARKAR [LAWS(BOM)-1999-2-78] [REFERRED TO]
NANDLAL KALABHAI PANDAV VS. STATE OF GUJARAT [LAWS(GJH)-2009-1-150] [REFERRED TO]
SUMEET GANPATRAO BACHEWAR VS. STATE OF MAHARASHTRA & ANR. [LAWS(BOM)-2017-2-12] [REFERRED TO]
SANJAY SHANTARAM NAIK VS. STATE [LAWS(BOM)-2021-12-305] [REFERRED TO]
SANDEEP BHAI KARATHIA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-3-114] [REFERRED TO]
VINOD AND ANOTHER VS. THE STATE OF U.P. [LAWS(ALL)-2017-2-197] [REFERRED TO]
RAJ KUMAR AGRAWAL VS. STATE OF U.P. [LAWS(ALL)-2016-5-165] [REFERRED TO]
MANSOOR S/O KARIMODDIN KADRI VS. STATE OF MAHARASHTRA AND ORS [LAWS(BOM)-2010-7-289] [REFERRED]
SACHIN BANSILAL GHAIWAL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2014-7-46] [REFERRED TO]
NARENDRA SINGH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2014-9-88] [REFERRED TO]
CHARAN SINGH BHATTI VS. STATE OF U P [LAWS(ALL)-1993-9-43] [REFERRED TO]
VIJAYSINH MADHAVDAS ASHAR VS. STATE OF GUJARAT [LAWS(GJH)-2016-10-6] [REFERRED TO]
DAMBAR SINGH VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2002-2-115] [REFERRED TO]
YOGESH PREMJIBHAI SUVARIYA VS. STATE OF GUJARAT [LAWS(GJH)-2021-3-227] [REFERRED TO]
MINATI BANIK VS. STATE OF WEST BENGAL [LAWS(CAL)-2011-5-51] [REFERRED TO]
ANEES MOHINUDDIN ALIAS AMEER ALIAS ABU AYUB ANSARI VS. STATE OF A P [LAWS(APH)-2007-12-52] [REFERRED TO]
VAGHAJIBHAI VELJIBHAI VARSADAVALA VS. STATE OF GUJARAT [LAWS(GJH)-2004-4-97] [REFERRED TO]
N L FOREX LIMITED VS. STATE OF GUJARAT & ANR [LAWS(GJH)-2016-6-389] [REFERRED]
DHANABHAI BHIMSIBHAI NAGHERA VS. STATE OF GUJARAT & 2 [LAWS(GJH)-2016-9-54] [REFERRED]
BAVA BALDEVGER AMTHAGER S/O LATE BAVA AMTHAGER VS. STATE OF GUJARAT [LAWS(GJH)-2013-7-529] [REFERRED TO]
MOHD HABIB S/O AYUB JAIS SHEIKH VS. STATE OF GUJARAT [LAWS(GJH)-2013-10-381] [REFERRED TO]
GURMIT SINGH VS. STATE OF PUNJAB [LAWS(SC)-1995-9-10] [CITED]
VIRTUAL SOFT SYSTEMS LTD VS. COMMISSIONER OF INCOME TAX DELHI [LAWS(SC)-2007-2-30] [REFERRED TO]
P VIJAYAN VS. STATE OF KERALA [LAWS(SC)-2010-1-67] [REFERRED TO]
NOORUL HUDA MAQBOOL AHMED VS. RAM DEO TYAGI [LAWS(SC)-2011-7-66] [REFERRED TO]
JASBIR SINGH VS. BALJINDER SINGH AND OTHERS [LAWS(P&H)-2013-9-782] [REFERRED]
KAILASH CHANDRA MAHESHWARI VS. STATE OF M P [LAWS(MPH)-2005-11-1] [REFERRED TO]
Mehboob Haji VS. State of M.P. [LAWS(MPH)-2005-3-143] [REFERRED TO]
NAR BAHADUR BHANDARI VS. STATE [LAWS(SIK)-2003-5-3] [REFERRED TO]
NATIONAL INVESTIGATION AGENCY VS. ZAHOOR AHMAD SHAH WATALI [LAWS(SC)-2019-4-14] [REFERRED TO]
A CHIDAMBARAM VS. STATE [LAWS(MAD)-1997-12-58] [REFERRED TO]
JOGINDER SINGH VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-2020-2-85] [REFERRED TO]
AJIT SINGH VS. STATE OF HARYANA [LAWS(P&H)-1996-7-100] [REFERRED TO]
MOHAN SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1993-11-27] [REFERRED TO]
SANTHOSH EAPPEN VS. UNION OF INDIA [LAWS(KER)-2021-1-9] [REFERRED TO]
SHAVAB KHAN VS. STATE OF M.P. [LAWS(MPH)-2015-10-116] [REFERRED]
MOHAN LAL JOSHI AND ORS. VS. STATE OF M.P. AND ORS. [LAWS(MPH)-2015-10-14] [REFERRED TO]
JAGESH AND ORS. VS. STATE OF M.P. [LAWS(MPH)-2020-6-1137] [REFERRED TO]
RAM MURTI MISHRA VS. JIYA LAL GUJAR [LAWS(MPH)-2020-5-648] [REFERRED TO]
DHANRAJ VS. STATE OF M.P. [LAWS(MPH)-2020-3-288] [REFERRED TO]
RITU CHOUBEY VS. STATE OF M.P. [LAWS(MPH)-2019-6-175] [REFERRED TO]
PRADEEP KUMAR VS. STATE OF KARNATAKA [LAWS(KAR)-2009-11-42] [REFERRED TO]
SONDHI VS. CENTRAL BUREU OF INVESTIGATION [LAWS(GAU)-2002-1-48] [REFERRED TO]
RANJIT KUMAR TALUKDAR VS. STATE OF ASSAM [LAWS(GAU)-2010-8-6] [REFERRED TO]
KALLU ARAK VS. STATE OF U.P. [LAWS(ALL)-2010-10-359] [REFERRED TO]
HIRAMATI VS. RAM PRASAD SONI [LAWS(MPH)-1997-3-3] [REFERRED TO]
KRISHNA KUMAR PANDEY VS. STATE OF M.P. [LAWS(MPH)-2000-7-94] [REFERRED TO]
FATIUR ALI VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GAU)-1999-9-9] [REFERRED]
KANUBHAI HARIBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2015-4-102] [REFERRED TO]
SUSHIL ANSAL VS. STATE [LAWS(DLH)-2001-9-141] [REFERRED]
RAJENDRA SINGH SETHIA VS. STATE [LAWS(DLH)-1995-5-7] [REFERRED]
AMITABH ADHAR VS. NCT OF DELHI [LAWS(DLH)-2000-3-47] [RELIED [PARA3] 2.]
SUJIT DINANAT SADAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2003-6-110] [REFERRED TO]
BHAWARLAL GANESHRAMJI SHARMA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-7-231] [REFERRED TO]
RAJESH NARVEKAR VS. PRASAD DURGA PRASAD [LAWS(BOM)-2002-2-68] [REFERRED TO]
KISHORBHAI GANDABHAI PATHANI VS. STATE OF GUJARAT [LAWS(GJH)-2009-2-92] [REFERRED TO]
ABHILASH VINODKUMAR JAIN VS. COX AND KINGS INDIA LTD [LAWS(BOM)-1993-12-9] [REFERRED TO]
HANMANT JANARDHAN PATIL VS. STATE OF MAHARASHTRA [LAWS(BOM)-1992-11-117] [REFERRED TO]
RAMESHWAR VS. STATE OF U.P. [LAWS(ALL)-2022-6-1] [REFERRED TO]
UNION OF INDIA VS. ALTAF HUSSAIN ALIAS JUMAI [LAWS(ALL)-1997-12-71] [REFERRED TO]
PRAMOD S/O NATHUJI MANMODE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-3-240] [REFERRED TO]
STATE OF H.P. VS. PREM SINGH AND ORS. [LAWS(HPH)-2010-2-54] [REFERRED TO]
STATE OF H.P. VS. PREM SINGH AND ORS. [LAWS(HPH)-2010-2-54] [REFERRED TO]
AJAY KUMAR ALIAS LALU VS. STATE [LAWS(DLH)-2011-10-12] [REFERRED TO]
BABU SATYAM BHAIYYA VS. STATE OF GUJARAT [LAWS(GJH)-1991-2-4] [REFERRED TO]
LAXMINARAYAN AGRAWAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2004-12-4] [REFERRED TO]
ADITYA NASHIER VS. CBI [LAWS(DLH)-2014-4-94] [REFERRED TO]
OM PRAKASH SHARMA VS. CBI [LAWS(DLH)-2012-3-205] [REFERRED TO]
PUBLIC PROSECUTOR HIGH COURT OF A P HYDERABAD VS. POTHARLANKA VENKATESWARLU [LAWS(APH)-2001-11-70] [REFERRED TO]
SOLANKI BABULAL ATMARAM VS. STATE OF GUJARAT [LAWS(GJH)-2013-11-16] [REFERRED TO]
OM PRAKASH BHARGAVA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2015-6-91] [REFERRED TO]
BHUVAN LAL LILHARE VS. STATE OF M.P. [LAWS(MPH)-2020-7-17] [REFERRED TO]
KU. EKTA@EKI JAIN VS. STATE OF M.P. [LAWS(MPH)-2020-5-647] [REFERRED TO]
DEEPAK DHAKAD VS. STATE OF M.P. [LAWS(MPH)-2019-6-88] [REFERRED TO]
K. L. KEER VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2019-7-18] [REFERRED TO]
RAMPRASAD BEDIYA, S/O SARJU PRASAD BEDIYA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-8-3] [REFERRED TO]
FAQRUDDIN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1994-4-13] [REFERRED TO]
BALDEVBHAI GOVINDBHAI PARMAR VS. STATE OF GUJARAT AND ORS. [LAWS(GJH)-2016-4-29] [REFERRED TO]
PERARIVALAN VS. DIRECTOR OF CENTRAL BUREAU OF INVESTIGATION MADRAS [LAWS(MAD)-1991-7-89] [REFERRED TO]
EASUN ALIAS ESWARAN VS. STATE [LAWS(MAD)-1994-6-29] [REFERRED TO]
JALAM SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1993-9-22] [REFERRED TO]
JAGDISH VS. STATE OF HARYANA [LAWS(P&H)-2015-5-683] [REFERRED TO]
KAMRU VS. STATE OF HARYANA [LAWS(P&H)-1994-5-99] [REFERRED TO]
N. PERIYASAMY VS. STATE [LAWS(MAD)-2017-7-302] [REFERRED TO]
JAYAPRAKASH VS. DEPUTY SUPERINTENDENT OF POLICE [LAWS(MAD)-2018-1-184] [REFERRED TO]
R N JEYAPRAKASH VS. STATE [LAWS(MAD)-1998-2-113] [REFERRED]
CENTRAL BUREAU OF INVESTIGATION VS. MOHD. PARVEZ ABDUL KAYUUM [LAWS(SC)-2019-7-31] [REFERRED TO]
DEEPAK SHUKLA VS. MAHENDRA CHANPURIYA [LAWS(MPH)-2001-8-78] [REFERRED TO]
YUSUFKHAN VS. STATE OF M P [LAWS(MPH)-2002-9-26] [REFERRED TO]
ASHOK LADHA VS. STATE OF M P [LAWS(MPH)-2005-2-45] [REFERRED TO]
R.P. KHARE VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2006-1-169] [REFERRED TO]
INDERJEET SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2014-1-342] [REFERRED TO]
UMMED PURI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2002-5-71] [REFERRED TO]
JAI KISHAN KHANDELWAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-5-41] [REFERRED TO]
RAMAN LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-4-82] [REFERRED TO]
RAJESH PAREEK AND ORS. VS. STATE OF RAJASTHAN AND ANR. [LAWS(RAJ)-2001-1-111] [REFERRED TO]
ABDUL SALAM RIZVI @ SALAM AND ANOTHER VS. STATE OF CHHATTISGARH [LAWS(CHH)-2015-7-57] [REFERRED TO]
RAM KISHORE SINGH VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2016-1-22] [REFERRED TO]
BALBEER VS. STATE OF U.P. [LAWS(ALL)-2016-7-124] [REFERRED]
STATE OF MAHARASHTRA VS. SHILA ASAWARI ARUN KSHIRSAGAR [LAWS(BOM)-2011-9-146] [REFERRED TO]
RAMESH S/O MANSINGH PATIL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-3-220] [REFERRED TO]
FARMAN IMRAN SHAH @ KARU VS. STATE OF MAHARASHTRA [LAWS(BOM)-2014-3-69] [REFERRED TO]
RAJESH MEHTA VS. STATE [LAWS(DLH)-2001-7-11] [REFERRED TO]
DITABHAI PRATAPBHAI MAKWANA VS. STATE OF GUJARAT [LAWS(GJH)-2016-10-2] [REFERRED TO]
STATE OF H P VS. SHER SINGH [LAWS(HPH)-2010-3-69] [REFERRED TO]
PRASHANT BHASKAR VS. STATE [LAWS(DLH)-2009-9-272] [REFERRED TO]
S.B. MALLIKARJUNA VS. KARNATAKA LOKAYUKTA, REPRESENTED [LAWS(KAR)-2014-10-57] [REFERRED TO]
VENKATESH VS. STATE BY SIDDAPURA POLICE [LAWS(KAR)-2012-7-339] [REFERRED TO]
DEV NARAYAN MISHRA VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2014-8-309] [REFERRED TO]
STATE OF GUJARAT VS. KISHORKUMAR BHIKHABHAI [LAWS(GJH)-2005-6-8] [REFERRED TO]
MAGANBHAI SHAMJIBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2005-8-58] [REFERRED TO]
KIRTIBHAI MADHAVLAL JOSHI VS. STATE OF GUJARAT [LAWS(GJH)-2006-3-14] [REFERRED TO]
MANOJBHAI PARSHOTTAMDAS PANCHAL VS. STATE OF GUJARAT [LAWS(GJH)-2016-9-61] [REFERRED]
BALWANTSINH KHENGAJI JADEJA VS. V.B.RATHOD [LAWS(GJH)-2017-11-247] [REFERRED TO]
STATE NCT OF DELHI VS. RATTAN CHOPRA [LAWS(DLH)-2016-1-228] [REFERRED TO]
HARBANS LAL NANDA VS. STATE OF J&K [LAWS(J&K)-1997-5-14] [REFERRED TO]
MOHAMMAD RASHID KHAN VS. STATE OF WEST BENGAL [LAWS(CAL)-1994-4-19] [REFERRED TO]
UTPAL SUBARNA VS. STATE OF WEST BENGAL [LAWS(CAL)-1996-2-3] [DRAW UPON]
TANVEER JAN MIR VS. STATE OF J&K AND ANOTHER [LAWS(J&K)-2017-5-90] [REFERRED TO]
(BRIGADIER) OMESH KR. SONDHI VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GAU)-2002-1-61] [REFERRED TO]
RAMNARESH SHARMA VS. STATE OF M P & ANOTHER [LAWS(MPH)-2017-4-100] [REFERRED TO]
TAKHAT SINGH RAGHUVANSHI AND OTHERS VS. STATE OF MADHYA PRADESH AND ANOTHER [LAWS(MPH)-2017-3-138] [REFERRED TO]
GEETA BAI VS. STATE OF MP [LAWS(MPH)-2018-10-122] [REFERRED TO]
JAIPRAKASH VAISHNAV VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-11-86] [REFERRED TO]
RAJESH SHARMA VS. STATE OF M.P. [LAWS(MPH)-2019-9-239] [REFERRED TO]
SURESH KUMAR PANDEY VS. STATE OF M P [LAWS(MPH)-2019-5-86] [REFERRED TO]
RAHUL BANERJEE VS. STATE OF M P [LAWS(MPH)-2004-4-24] [REFERRED TO]
RAJESH KUMAR KUSWAHA VS. STATE OF M P [LAWS(MPH)-2013-7-319] [REFERRED]
SHASHI KUMAR GUPTA VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(P&H)-1997-5-169] [REFERRED TO]
VIJAY KUMAR SHARMA VS. U.T. CHANDIGARH [LAWS(P&H)-1996-9-138] [REFERRED TO]
CHETAN PRAKASH & ORS. VS. THE STATE OF RAJASTHAN [LAWS(RAJ)-2000-6-18] [REFERRED TO]
GOVIND NARAIN AND OTHERS VS. STATE OF RAJASTHAN [LAWS(RAJ)-2002-8-128] [REFERRED TO]
NARENDRA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2003-1-15] [REFERRED TO]
MEHRAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2003-5-125] [REFERRED TO]
Shrichand Makhija VS. State of M.P. [LAWS(MPH)-1994-2-50] [REFERRED TO]
SURENDER VS. STATE OF HARYANA [LAWS(P&H)-2012-11-548] [REFERRED]
STATE BY THE INSPECTOR OF POLICE VS. S.SELVI [LAWS(SC)-2017-12-60] [REFERRED TO]
ANIL SANJEEV HEGDE VS. STATE OF MAHARASHTRA [LAWS(SC)-1991-9-12] [REFERRED TO]
PULIN DAS ALIAS PANNA KOCH VS. STATE OF ASSAM [LAWS(SC)-2008-2-152] [REFERRED TO]
ASSISTANT COMMISSIONER ASSESSMENT II BANGALORE VS. VEELLIAPPA TEXTILES LIMITED [LAWS(SC)-2003-9-139] [REFERRED]
JAYAWANT DATTATRAY SURYARAO VS. STATE OF MAHARASHTRA [LAWS(SC)-2001-11-83] [REFERRED]
STATE OF MADHYA PRADESH VS. MOHAN LAL SONI [LAWS(SC)-2000-7-3] [REFERRED]
RAVINDRA PRATAP SHAHI @ PAPPU SHAHI VS. STATE OF U.P. [LAWS(ALL)-2021-10-3] [REFERRED TO]
OM PRAKASH JAISWAL VS. STATE OF U.P. [LAWS(ALL)-2021-8-131] [REFERRED TO]
O P DUBEY VS. STATE OF M P [LAWS(CHH)-2008-8-31] [REFERRED TO]
SATYA PRAKASH PANDEY & ANR. VS. STATE OF U.P. & ANR. [LAWS(ALL)-2017-1-3] [REFERRED TO]
S.K. BADOLA AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2015-7-50] [REFERRED TO]
IMRAN KHAN VS. STATE OF U.P. AND ANR. [LAWS(ALL)-2015-8-286] [REFERRED TO]
MOTILAL KESHARWANI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2011-10-18] [REFERRED TO]
SURENDRA KUMAR SINGH S/O RAMAKANT SINGH VS. STATE OF CHHATTISGARH AND ORS [LAWS(CHH)-2015-9-47] [REFERRED]
SHRIRAM VISHWANATHJI MILKEWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-9-96] [REFERRED TO]
STATE VS. SIDDARTH VASHISTH alias MANU SHARMA [LAWS(DLH)-2001-3-113] [REFERRED ]
MANSUKHBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2015-4-5] [REFERRED TO]
PRIYA SHARAN MAHARAJ ALIAS YADAVENDRA PARASHAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-1995-2-83] [REFERRED TO]
ALTAF AFTAB KHAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2017-2-1] [REFERRED TO]
NARESH VS. STATE OF U P [LAWS(ALL)-2011-8-77] [REFERRED TO]
KUNAL SINGH VS. CBI [LAWS(DLH)-2016-6-30] [REFERRED TO]
DEBABRATA SAIKIA VS. UNION OF INDIA [LAWS(GAU)-2006-3-28] [REFERRED TO]
MD ALTAF HUSSAIN ALIAS ALTAF VS. STATE OF ASSAM [LAWS(GAU)-2019-2-118] [REFERRED TO]
AMITABH RAI SARMA VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GAU)-2019-5-149] [REFERRED TO]
ANISHA DUTTA VS. STATE OF WEST BENGAL [LAWS(CAL)-1996-10-25] [REFERRED TO]
MATIUR BISWAS VS. STATE OF W B [LAWS(CAL)-2005-7-62] [REFERRED TO]
ANSAR ALI VS. STATE OF WEST BENGAL [LAWS(CAL)-2004-6-67] [REFERRED TO]
ASHIM MAITRA VS. STATE OF WEST BENAGAL [LAWS(CAL)-2007-4-6] [REFERRED TO]
ROHIT BABUJI THAKOR VS. STATE OF GUJARAT [LAWS(GJH)-2010-8-72] [REFERRED TO]
SHASHIKANT R KULKARNI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-3-38] [REFERRED TO]
LILADHAR VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(BOM)-2010-7-200] [REFERRED TO]
STATE OF U P VS. SANJAY SINGH [LAWS(ALL)-1992-2-43] [REFERRED TO]
PHOOLA KAUL VS. STATE [LAWS(DLH)-2007-9-330] [REFERRED TO]
NEERAJ GUPTA VS. C B I [LAWS(DLH)-2007-4-22] [REFERRED TO]
RITA HANDA VS. CBI [LAWS(DLH)-2008-8-98] [REFERRED TO]
QAMAR ABBAS VS. STATE NCT OF DELHI [LAWS(DLH)-2011-2-36] [REFERRED TO ]
RENU VIJ VS. STATE [LAWS(DLH)-2011-7-222] [REFERRED TO]
VELJIBHAI VITTHALBHAI KUVADIYA VS. STATE OF GUJARAT & ORS [LAWS(GJH)-2018-1-355] [REFERRED TO]
MANSUKHBHAI KANJIBHAI SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2018-2-188] [REFERRED TO]
PARESH LILADHARBHAI SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2018-10-212] [REFERRED TO]
VIJAY KUMAR VS. STATE OF PUNJAB [LAWS(P&H)-1996-2-21] [RELIED ON]
RAM PAL VS. STATE OF HARYANA [LAWS(P&H)-1993-8-139] [REFERRED TO]
KARTAR SINGH KRIPA SHANKAR RAI VS. STATE OF PUNJAB [LAWS(SC)-1994-1-109] [RELIED ON]
RAMKUWAR VS. STATE OF HARYANA [LAWS(P&H)-2020-1-434] [REFERRED TO]
CHITRESH KUMAR CHOPRA VS. STATE GOVT OF NCT OF DELHI [LAWS(SC)-2009-8-98] [REFERRED TO]
VINIT AGARWAL VS. UNION OF INDIA [LAWS(JHAR)-2022-1-35] [REFERRED TO]
TOKO TADAP VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2022-1-13] [REFERRED TO]
VIKRAMJIT KAKATI VS. STATE OF ASSAM [LAWS(GAU)-2021-12-79] [REFERRED TO]
SANJEEV SAXENA VS. STATE (NCT OF DELHI) [LAWS(DLH)-2015-5-176] [REFERRED TO]
ISHTIYAK VS. STATE(NCT OF DELHI) [LAWS(DLH)-2013-10-276] [REFERRED TO]
STATE THROUGH CBI VS. AJAY MAHAJAN [LAWS(J&K)-2011-9-19] [REFERRED TO]
SUMATIVIJAY JAIN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1991-9-29] [REFERRED TO]
ROSHAN LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1996-12-31] [REFERRED TO]
MOHD IQBAL ZARGAR VS. STATE OF J&K AND ORS. [LAWS(J&K)-2018-8-141] [REFERRED TO]
BATHIRAMMAL VS. K KALYANASUNDARAM [LAWS(MAD)-2007-4-49] [REFERRED TO]
DR. BALASUNDARAM VS. STATE, REP. BY S.H.O. VILLUPURAM TALUK POLICE STATION [LAWS(MAD)-1995-10-75] [REFERRED TO]
USMAN VS. STATE [LAWS(MAD)-1997-3-89] [REFERRED TO]
HEMRAJ VS. STATE OF M P [LAWS(MPH)-2003-4-72] [REFERRED TO]
USHA WADHAWA VS. STATE OF M P [LAWS(MPH)-2003-4-113] [REFERRED TO]
VISHNU RAJORIA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2009-7-83] [REFERRED TO]
CENTRAL BUREAU INVESTIGATION VS. SOHAN LAL BISHNOI [LAWS(RAJ)-2014-1-87] [REFERRED TO(1), (6)]
VIKRAM SINGH @ VICKY WALIA & ANR. VS. UNION OF INDIA & ORS. [LAWS(P&H)-2012-10-119] [REFERRED TO]
RAJA @ AJAY TIWARI VS. STATE OF M.P. [LAWS(MPH)-2019-10-36] [REFERRED TO]
MITHLESH SHARMA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2017-8-207] [REFERRED TO]
CHANDRA SHEKHAR VS. STATE OF M P [LAWS(MPH)-2016-7-26] [REFERRED TO]
SHANTI AND OTHERS VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2017-3-152] [REFERRED TO]
ZEBUNNISA ABDUL MAJID VS. M N SINGH [LAWS(BOM)-2001-4-41] [REFERRED TO]
SHAIKH JAVED SK OSMAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2009-12-85] [REFERRED TO]
MANSUR DAULAT PATEL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2020-5-157] [REFERRED TO]
NAVEEN KUMAR AGGARWAL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-10-95] [REFERRED TO]
JHANGLU RAM & OTHERS VS. STATE OF CHHATTISGARH [LAWS(CHH)-2014-10-38] [REFERRED]
NARESH KUMAR MATHUR AND ORS. VS. STATE OF C.G. [LAWS(CHH)-2015-2-32] [REFERRED TO]
RAKESH KUMAR HANSH VS. THE STATE OF U.P. AND ORS. [LAWS(ALL)-2015-7-61] [REFERRED TO]
DEV NATH VERMA VS. STATE [LAWS(ALL)-2019-10-249] [REFERRED TO]
OM PRAKASH KAPOOR @ O.P. KAPOOR VS. STATE [LAWS(ALL)-2019-12-30] [REFERRED TO]
ANOOP SINGH VS. STATE [LAWS(DLH)-2017-5-279] [REFERRED TO]
PRAMOD KUMAR MAURYA VS. STATE OF U P [LAWS(ALL)-2012-10-92] [REFERRED TO]
PRADUMAN JUSTA VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2016-7-45] [REFERRED TO]
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SITARAM RAJAK VS. STATE OF M.P. [LAWS(MPH)-2020-5-5] [REFERRED TO]
GANESH PRASAD PATHAK AND OTHERS. VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-5-362] [REFERRED TO]
GANESH PRASAD PATHAK AND OTHERS. VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-5-362] [REFERRED TO]
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S P KOHLI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-5-41] [REFERRED TO]
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RAJNI FOUZDAR VS. STATE OF M.P. [LAWS(MPH)-2013-3-30] [REFERRED TO]
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RAJ MOHAN VS. STATE OF HARYANA [LAWS(P&H)-1996-8-160] [REFERRED TO]
KRISHAN PAL SINGH CHAUHAN VS. STATE OF HARYANA [LAWS(P&H)-1997-7-150] [REFERRED TO]
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BHASKAR PRABASKAR VS. STATE [LAWS(SC)-1999-9-77] [REFERRED]


JUDGEMENT

- (1.)These three appeals arise out of the charge levelled by the police against the five petitioners of the above special leave petition under Sec. 3 of the Terrorists and Disruptive Activities (Prevention) Act, 1987 (hereinafter called 'the Act'), Secs. 302, 307 read with Ss. 147, 148 and 149, I.P.C. and S. 37 of the Bombay Police Act, 1951, for the murder of one Raju alias Avtar Singh, son of the appellant of Criminal Appeal No. 703 / 89, and for injuries caused to his companion Keshav Vitthal, the first informant. The facts giving rise to these proceedings are as under:
On the afternoon of the 12th July, 1989 when Raju and his companion Keshav were proceeding on a motor-cycle at about 3.00 p.m. they were intercepted by the accused Jitendra and one another known as a wrestler. Following some altercation and heated exchange of words between them, the other three accused persons arrived at the spot. Two of them were armed with knives and the third possessed an iron-rod. On seeing them Keshao who was on the pillion seat took to his heels whereupon Raju who was in the driver's seat abandoned the motor-cycle and ran in another direction. Two of the accused persons ran after Raju while the others including the wrestler chased Keshav. On being overtaken accused Vijay gave a knife blow on the chest of Keshav and his companion Santosh dealt blows with the iron-rod. Thereafter all the three fled from the scene of occurrence. The other two who had chased Raju are alleged to have killed him as he was found lying in an unconscious condition on the road. Both the injured were removed to the hospital. Raju succumbed to the injuries soon after reaching the hospital. Keshav, however, responded to medical treatment and has survived to give evidence.

(2.)On the same day at about 5.30 p.m. the first information report was lodged by the injured Keshav. On the basis thereof an entry was made in CR No. 138/89 and a case under Ss. 302 and 307 read with Ss. 147, 148 and 149, I.P.C. and Sec. 37 of the Bombay Police Act was registered. The accused were arrested on 15th July, 1989 and were taken on remand for 9 days which period was extended up to 29th July, 1989 on which date the Investigating Officer invoked Sec. 3 of the Act. On 3rd August, 1989 the accused moved an application in the designated Court, Jalgaon, for bail, inter alia, contending that the provisions of the Act had been wrongly and maliciously invoked. The said application was heard and decided by the designated Court on 2nd September, 1989 which took the view that Sec. 3 of the Act was wrongly applied. Against that order the State of Maharashtra has preferred Criminal Appeal No. 712/ 89. As the accused were directed to approach the regular Court, they moved two bail applications before the Fourth Additional Sessions Judge, Ahmednagar. The said bail applications were, however, rejected on 25th September, 1989. Against the said rejection the accused approached the High Court. While those matters were pending in the High Court, the prosecution submitted a charge-sheet against the accused in the designated Court at Jalgaon. Thereupon the High Court rejected the applications. The accused again approached the designated Court for bail. The designated Court once again came to the conclusion that, in the facts and circumstances of the case, Sec. 3 of the Act had no application and discharged the accused on that count under Sec. 227 of the Code of Criminal Procedure, 1973 (hereinafter called 'the Code'). By the said impugned order of 27th October, 1989 the case was ordered to be transferred to the Court of Session, Ahmednagar, on the other charges and the accused were granted liberty to move that Court for bail. Against the said order Criminal Appeal No. 703/ 89 has been preferred by Raju's father while the State of Maharashtra has filed Criminal Appeal No. 13/90. Thereupon, the accused approached the High Court for bail but the High Court rejected their application and directed early hearing of the case. Special Leave Petition No. 2459/89 is preferred by the original accused against the said order.
(3.)The Act was enacted to make special provisions for the prevention of, and for coping with, terrorist and disruptive activities and for matters connected therewith or incidental thereto. Section2(d) defines the expression 'disruptive activity' to have the meaning assigned to it in S.4. Section2(h) defines the expression 'terrorist act' to have the meaning assigned to it under S. 3(1) of the Act. The relevant part of S. 3(1) provides that whoever with intent (i) to overawe the Government as by law established or (ii) to strike terror in the people or any section of the people or (iii)to alienate any section of the people or (iv) to adversely affect the harmony amongst different sections of the people, does any act or thing by using any of the lethal weapons mentioned therein in such a manner as to cause death of/ or injuries to any person or persons, commits a terrorist act. Section 3(2) lays down the penalty for the commission of such an act. Section 4(1) prescribes the penalty for indulging in any disruptive activity. Section4(2) defines a disruptive activity to mean any action taken in whatever manner (i)which questions, disrupts or is intended to disrupt, whether directly or indirectly, the sovereignty and territorial integrity of India, or (ii)which is intended to bring about or supports any claim, whether directly or indirectly, for the cession of any part of India or the secession of any part of India from the Union. Section 6 provides enhanced penalty for aiding any terrorist or disruptionist. Part III terrorists and disruptionists charged with the commission of any offence under the Act. Section 9 empowers the Central Government as well as the State Governments to constitute by notification one or more Designated Courts for such area or areas, or for such case or class or group of cases as may be specified in the notification. Section 9(6) provides that a person shall not be qualified for appointment as a Judge or an Additional Judge of a Designated Court unless he is immediately before such appointment a Sessions Judge or an Additional Sessions Judge in any State. Section 11 says that every offence punishable under the provisions of the Act or the rules made thereunder shall be tried by a Designated Court constituted under Section 9(1) of the Act. Section 12(1) is relevant for our purpose and reads as under:
"When trying any offence, a Designated Court may also try any other offence with which the accused may, under the Code, be charged at the same trial if the offence is connected with such other offence."

Section 14 sets out the procedure and powers of Designated Courts. Sub-section (3) of Section 14 is relevant for our purpose. It reads as under:

"Subject to other provisions of this Act, Designated Court shall for the purpose of any offence have all the powers of a Court of Session and shall try such offences as if it were a Court of Session so far as may be in accordance with the procedure prescribed in the Code for the trial before a Court of Session."

Section 16 offers protection to witnesses. Section 17 gives precedence to trials. by Designated Courts. Section 18 empowers the Designated Courts to transfer cases to regular Courts. This Section reads as under:

"Where, after taking cognizance of any offence, a Designated Court is of opinion that the offence is not triable by it, it shall, notwithstanding that it has no jurisdiction to try such offence, transfer the case for the trial of such offence to any Court having jurisdiction under the Code and the Court to which the case is transferred may proceed with the trial of the offence as if it had taken cognizance of the offence."

Section 19 provides for an appeal to the Supreme Court both on facts and on law from any judgment, sentence or order, other than an interlocutory order, of a Designated Court. Section 20(1) makes an offence under the Act or the rules, a cognizable one. Sub-section (8) of Section 20 lays down that notwithstanding anything contained in the Code, no person accused of an offence punishable under the Act or any rule made thereunder shall, if in custody, be released on bail or on his own bond unless the public prosecutor has been given an opportunity to oppose his release and where he opposes his release, the Court is satisfied that there are reasonable grounds for believing that he is not guilty of such offence and that he is not likely to commit any offence while on bail. Section 21 mandates the Designated Court to presume, unless the contrary is proved, that the accused has committed an offence under Section 3(1) if one of the four things set out in clauses (a) to (d), is proved. Section 22 permits identification of the offender on the basis of his photograph. Section 28 empowers the Central Government to make rules on any of the matters set out in clauses (a) to (f) of sub-section (2) thereof. Such rules have to be laid before both the Houses of Parliament. This in brief is the scheme of the Act.

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