SOHAN LAL Vs. STATE OF RAJASTHAN
LAWS(SC)-1990-8-83
SUPREME COURT OF INDIA (FROM: RAJASTHAN)
Decided on August 21,1990

SOHAN LAL Appellant
VERSUS
STATE OF RAJASTHAN Respondents





Cited Judgements :-

LAL SURAJ ALIAS SURAJ SINGH VS. STATE OF JHARKHAND [LAWS(SC)-2008-12-178] [REFERRED TO]
LAL SURAJ ALIAS SURAJ SINGH VS. STATE OF JHARKHAND [LAWS(SC)-2008-12-141] [REFERRED TO]
DURGA PRASAD VS. STATE [LAWS(DLH)-2000-5-84] [REFERRED 2.]
SARFRAZ VS. STATE NCT OF DELHI [LAWS(DLH)-2009-5-104] [REFERRED TO]
SHABBAR VS. STATE OF U P [LAWS(ALL)-1992-8-70] [REFERRED TO]
RAJ KUMARI MISRA VS. CHANDER ROSHNI DUBEY [LAWS(ALL)-1994-1-50] [REFERRED TO]
GURLABH SINGH MAGITHIA GUGGI LAL VS. STATE OF U P [LAWS(ALL)-1994-10-61] [REFERRED TO]
MAHESH CHANDRA MISRA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1998-7-81] [REFERRED TO]
ANAND KUMARI VS. STATE OF U P [LAWS(ALL)-1998-9-6] [REFERRED TO]
RAM GOPAL VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1998-10-30] [REFERRED TO]
CHANKU PRASAD ALIAS CHANDRIKA PRASAD VS. STATE OF U P [LAWS(ALL)-1999-4-61] [REFERRED TO]
VIBHUTI NARAYAN CHAUBEY ALIAS LALA CHAUBEY VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2002-8-19] [REFERRED TO]
TULSI VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2003-3-201] [REFERRED TO]
BABU AHMAD VS. STATE OF U P [LAWS(ALL)-2004-9-3] [REFERRED TO]
RAMASHRAY VS. STATE OF U P [LAWS(ALL)-2006-12-144] [REFERRED TO]
KISHUN SINGH VS. STATE OF BIHAR [LAWS(SC)-1993-1-15] [RELIED ON]
DIRECTORATE OF REVENUE INTELLIGENCE VS. RAJ KUMAR ARORA [LAWS(DLH)-2011-7-216] [REFERRED TO]
TARA VS. STATE OF UP [LAWS(ALL)-2009-10-30] [REFERRED TO]
MOHAMMAD AYUB VS. STATE OF W B [LAWS(CAL)-2005-5-10] [REFERRED TO]
BIMAN CHATTERJEE VS. STATE OF WEST BENGAL [LAWS(CAL)-2008-5-45] [REFERRED TO]
HAREN SARMA VS. STATE OF ASSAM [LAWS(GAU)-2004-6-32] [REFERRED TO]
PRINCIPAL SEAT ABDUL AZIZ VS. STATE OF ASSAM [LAWS(GAU)-2011-9-33] [REFERRED TO]
STATE OF KARNATAKA VS. K RAMSINGH [LAWS(KAR)-2006-6-75] [REFERRED TO]
K SANTHAMMA VS. RAHMATH [LAWS(KER)-2001-5-12] [REFERRED]
SOYI VS. STATE OF KERALA [LAWS(KER)-2005-6-10] [REFERRED TO]
SATHEESH N V VS. STATE OF KERALA [LAWS(KER)-2009-7-9] [REFERRED TO]
GYANCHAND VERMA VS. SUDHAKAR B PUJARI [LAWS(BOM)-2011-1-9] [REFERRED TO]
RADHA DEVI VS. SHAFIQ ALIAS SHAFAQ [LAWS(MPH)-2003-2-47] [REFERRED TO]
BIMBADHARA LENKA VS. STATE OF ORISSA [LAWS(ORI)-1993-7-13] [REFERRED TO]
MD MUZAFFAR HUSSAIN KHAN VS. STATE OF ORISSA [LAWS(ORI)-1994-8-17] [REFERRED TO]
Y SARABA REDDY VS. PUTHUR RAMI REDDY [LAWS(SC)-2007-5-123] [REFERRED TO]
GURIYA ALIAS TABASSUM TAUQUIR VS. STATE OF BIHAR [LAWS(SC)-2007-9-14] [REFERRED TO]
OMKARNATH S PARASHAR VS. STATE OF GUJARAT [LAWS(GJH)-2005-10-54] [REFERRED TO]
MOHD ARIF VS. STATE OF U P [LAWS(ALL)-2011-2-10] [REFERRED TO]
PUBLIC PROSECUTOR HIGH COURT OF ANDHRA PRADESH HYDERABAD VS. P SUBHASH CHANDRA REDDY [LAWS(APH)-2003-3-117] [REFERRED TO]
DEPURI RAMADEVI VS. STATE OF A P [LAWS(APH)-2006-4-125] [REFERRED TO]
HRUSHIKESH PRADHAN VS. STATE OF ORISSA [LAWS(ORI)-1995-5-36] [REFERRED TO]
PANCHADIA JAYA VS. STATE OF ORISSA [LAWS(ORI)-1998-7-19] [REFERRED TO]
SANTOSH NAYAK VS. STATE OF ORISSA [LAWS(ORI)-2008-4-43] [REFERRED TO]
SANTOSH KUMAR RAY VS. STATE OF ORISSA [LAWS(ORI)-2010-3-33] [REFERRED TO]
PRAKASHAN VS. VASUDEVAN [LAWS(KER)-2010-6-6] [REFERRED TO]
BISHWANATHTATO VS. STATE OF BIHAR [LAWS(PAT)-1993-5-9] [REFERRED TO]
UMA SHANKAR SAHAY VS. STATE OF BIHAR [LAWS(PAT)-1998-3-47] [REFERRED TO]
SUNIL GUPTA VS. UOI [LAWS(P&H)-1999-4-15] [REFERRED]
VISHWANATH VS. STATE [LAWS(RAJ)-1995-7-10] [REFERRED TO]
LALITA DEVI VS. NANDU SINGH [LAWS(PAT)-2000-2-70] [REFERRED TO]
NITYA NAND SINGH AND VS. STATE OF BIHAR [LAWS(PAT)-2000-6-33] [REFERRED TO]
AJAY KUMAR RANA VS. STATE OF BIHAR [LAWS(PAT)-2001-2-49] [REL. ON]
MUNNA SINGH VS. STATE OF BIHAR [LAWS(PAT)-2002-4-35] [REFERRED TO]
TARKESHWAR SINGH VS. STATE [LAWS(PAT)-2004-6-17] [REFERRED TO]
CHANDRADEEP PRASAD SHRIWASTAVA VS. STATE OF BIHAR [LAWS(PAT)-2004-7-68] [REFERRED TO]
SHIV KUMAR YADAV VS. STATE OF BIHAR [LAWS(PAT)-2007-3-6] [REFERRED TO]
SHYAM BEHARI VS. STATE [LAWS(RAJ)-2007-10-54] [REFERRED TO]
GIRRAJ VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-1-8] [REFERRED TO]
SYED MD SHAMIM AHMAD ALIAS S M SHAMIM AHMAD ALIAS MD SHAMIM VS. STATE OF BIHAR [LAWS(PAT)-2010-9-48] [REFERRED TO]
HARI SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2010-4-76] [REFERRED TO]
MUNNI DEVI VS. STATE OF BIHAR [LAWS(PAT)-2011-11-12] [REFERRED TO]
BISHWANATH TATO VS. STATE OF BIHAR [LAWS(PAT)-1993-3-56] [REFERRED TO]
PRAMOD TIWARY VS. STATE OF BIHAR [LAWS(PAT)-2010-7-43] [REFERRED TO]
PARMANAND JAYASWAL VS. STATE OF BIHAR [LAWS(PAT)-2011-11-37] [REFERRED TO]
RAJINDERPAL SINGH VS. STATE [LAWS(DLH)-2008-9-237] [REFERRED TO]
SHAFI AHMAD VS. STATE [LAWS(ALL)-2011-8-168] [REFERRED TO]
SEWAK SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2005-9-65] [REFERRED TO]
BALWINDER KAUR @ BABY VS. STATE OF PUNJAB [LAWS(P&H)-2004-2-37] [REFERRED TO]
TEJA SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1998-12-123] [REFERRED TO]
JAHARUL HAQUE VS. STATE OF ASSAM [LAWS(GAU)-2013-2-38] [REFERRED TO]
UMESH KUMAR VS. STATE OF ANDHRA PRADESH [LAWS(SC)-2013-9-14] [REFERRED TO]
SHAFIQ VS. STATE OF M P [LAWS(MPH)-2002-7-120] [REFERRED TO]
HARDEEP SINGH VS. STATE OF PUNJAB [LAWS(SC)-2014-1-19] [REFERRED TO]
SARWAR HUSSAIN VS. STATE OF H.P. [LAWS(HPH)-2011-11-71] [REFERRED TO]
Khalil Sk. VS. State of Jharkhand [LAWS(JHAR)-2008-7-112] [REFERRED TO]
Pramila Soni VS. Maluk Chand [LAWS(MPH)-1998-5-33] [REFERRED TO]
SHIVENDRA SHARMA @ SHIVENDRA KUMAR SHARMA VS. STATE OF BIHAR [LAWS(PAT)-2008-12-137] [REFERRED TO]
HASIMA KHATOON VS. MURTAZA ANSARI [LAWS(PAT)-2007-9-108] [REFERRED TO]
HARMINDER SINGH VS. STATE OF UTTARAKHAND [LAWS(UTN)-2013-6-59] [REFERRED TO]
RAJENDRA SHARMA VS. STATE OF MADHYA PRADESH [LAWS(SC)-2014-1-109] [REFERRED TO]
MATIUR RAHAMAN VS. STATE OF WEST BENGAL [LAWS(CAL)-1997-9-40] [REFERRED TO]
KUMARI MISRA VS. CHANDER ROSHNI DUBEY /OPPOSITE PARTY [LAWS(ALL)-1994-1-110] [REFERRED TO]
FARMAN VS. STATE OF UTTAR PRADESH AND ORS. [LAWS(ALL)-2014-11-283] [REFERRED TO]
SHANKRABHAI KALABHAI RABARI VS. STATE OF GUJARAT AND ORS. [LAWS(GJH)-2015-3-133] [REFERRED TO]
RAM NARAIN MEHTA @ NARAIN MEHTA VS. MANOJ KUMAR MEHTA [LAWS(PAT)-2015-4-74] [REFERRED TO]
MITU ALIAS PRASIDHA MOHARATHI AND ORS. VS. STATE OF ORISSA AND ANR. [LAWS(ORI)-1998-11-40] [REFERRED TO]
RAJ NARAIN YADAV VS. THE STATE OF HARYANA AND ORS. [LAWS(P&H)-2011-2-284] [REFERRED TO]
MUTHUKUMAR AND ORS. VS. M. PALANISAMY AND ORS. [LAWS(MAD)-2015-6-433] [REFERRED TO]
P.K.M. SELVAM AND ORS. VS. STATE AND ORS. [LAWS(MAD)-2015-8-88] [REFERRED TO]
JAI BHAGWAN KAUSHIK VS. THE STATE [LAWS(UTN)-2007-7-59] [REFERRED TO]
BALDEVBHAI GOVINDBHAI PARMAR VS. STATE OF GUJARAT AND ORS. [LAWS(GJH)-2016-4-29] [REFERRED TO]
ALOKE KUMAR JALDATA VS. STATE OF WEST BENGAL [LAWS(CAL)-2016-5-15] [REFERRED TO]
P.A. VARGHESE VS. STATE OF KERALA AND ANOTHER [LAWS(KER)-2016-6-195] [REFERRED TO]
BIRAM BAI VS. STATE OF CHHATTISGARH AND ORS [LAWS(CHH)-2015-9-53] [REFERRED]
SHANKAR YADAV VS. BASANTIBAI AND ANR [LAWS(MPH)-2010-9-113] [REFERRED]
SHIVLAL VS. STATE OF M P [LAWS(MPH)-2012-1-218] [REFERRED]
DALIP SINGH VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2013-9-834] [REFERRED]
KAPILA SHRIVASTAVA VS. STATE OF CHHATTISGARH AND TWO OTHERS [LAWS(CHH)-2006-3-62] [REFERRED]
MD TAZUDDIN & ORS VS. STATE OF BIHAR [LAWS(PAT)-2005-5-76] [REFERRED]
BHANWAR LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2017-4-118] [REFERRED TO]
RUBABUDDIN SHAIKH VS. DAHYAJI GOBARJI VANZARA & OTHERS [LAWS(BOM)-2018-9-146] [REFERRED TO]
KIRTI SHANTILAL GANDHI VS. STATE OF GUJARAT [LAWS(GJH)-2018-8-280] [REFERRED TO]
SHRI ARMAN KHAN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-6-245] [REFERRED TO]
AYODHYA PRASAD UMRAO VS. STATE OF U. P. [LAWS(ALL)-2019-7-257] [REFERRED TO]
OM PRAKASH VS. STATE OF U.P. [LAWS(ALL)-2019-5-324] [REFERRED TO]
A.K.ALVA VS. STATE REPRESENTED BY [LAWS(MAD)-2019-1-689] [REFERRED TO]
ANIL KUMAR GUPTA VS. SUSHIL KUMAR GUPTA [LAWS(MPH)-2020-1-84] [REFERRED TO]
ANIL KUMAR VS. STATE OF U.P. [LAWS(ALL)-2019-4-377] [REFERRED TO]
PARVESH VS. STATE OF HARYANA [LAWS(P&H)-2020-10-29] [REFERRED TO]
NEERU AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2019-7-468] [REFERRED TO]
BALRAM RATHORE VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-10-51] [REFERRED TO]
RAMESHWAR VS. STATE OF U.P. [LAWS(ALL)-2022-6-1] [REFERRED TO]


JUDGEMENT

Saikia, J. - (1.)Special leave granted.
(2.)These two criminal appeals are from the common judgment of the High Court of Rajasthan dated 23-3-1989 in S. B. Criminal Revision No. 426 of 1982 filed by the appellants Nos. 1, 2 and 3 and S. B. Criminal Revision No. 325 of 1982 filed by the appellants Nos. 4 and 5 herein.
(3.)On 21-4-1980 one Shanti Lal lodged a report at Bikaner Police Station stating therein that the appellants and two others namely Uttam Chand and Hanuman Chand at about 2 p.m. that day were pelting stones at the informant's house causing damage to it and that Durgabai, Tara and Sunita who at the relevant time were sitting at the chowk of the house were injured. After recording F.I.R. No. 22 dated 214-1980 and on completion of investigation police framed charges under Ss. 147, 323, 325, 336 and 427, I.P.C. and the charge sheet was forwarded to the Judicial Magistrate No. 2 Bikaner under Section 173, Cr.P.C. After taking cognizance and after hearing the arguments, the Judicial Magistrate, Bikaner by his order dated 3-10-1980 in Criminal Case No. 165 of 1980 had been pleased to discharge the appellants Nos. 4 and 5, namely, Bijya Bai and Jiya Bai of all the charges levelled against them. Appellants Nos. 1, 2 and 3, namely, Sohan Lal, Padam Chand and Vishnu were ordered to be charged only under S. 427, I.P.C. on the basis of site inspection and injury report:
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