GOVINDRAMJIJADHAV Vs. STATE OF MAHARASHTRA
LAWS(SC)-1990-3-75
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on March 07,1990

Govindramjijadhav Appellant
VERSUS
STATE OF MAHARASHTRA Respondents





Cited Judgements :-

ARUN KUMAR SINGH @ ARUN KR. SINGH, SON OF LATE DINESH SINGH VS. STATE OF BIHAR [LAWS(PAT)-2018-1-365] [REFERRED TO]
NARANBHAI BABUBHAI BHUVA VS. STATE OF GUJARAT [LAWS(GJH)-2017-3-99] [REFERRED TO]
SANJAY SHARMA S/O BHAVI SHARMA VS. STATE OF BIHAR [LAWS(PAT)-2018-1-108] [REFERRED TO]
PRITAM SAO SON OF KRISHNA SAO VS. STATE OF BIHAR [LAWS(PAT)-2018-2-96] [REFERRED TO]
PURNENDU AICH VS. STATE OF TRIPURA [LAWS(TRIP)-2022-4-13] [REFERRED TO]
KUMAR GHIMIREY VS. THE STATE OF SIKKIM [LAWS(SC)-2019-4-93] [REFERRED TO]
VIKAS YADAV AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(DLH)-2015-2-237] [REFERRED TO]
MANCHHUBHAI HIRABHAI AND OTHERS VS. STATE OF GUJARAT AND OTHERS [LAWS(GJH)-1995-2-78] [REFERRED TO]
MAHENDRABHAI RAVJIBHAI PATEL VS. AMBALAL PRABHUDAS PATEL [LAWS(GJH)-2004-7-73] [REFERRED TO]
DINA BAWRI VS. STATE OF ASSAM [LAWS(GAU)-2000-5-4] [REFERRED TO]
STATE OF U.P. VS. TASEEN AZEEM [LAWS(ALL)-2022-5-109] [REFERRED TO]
STATE VS. HARI OM [LAWS(DLH)-2014-7-219] [REFERRED]
PRITHIPAL SINGH VS. STATE OF PUNJAB [LAWS(SC)-2011-11-11] [REFERRED TO]
M. MOHAN RAO VS. BHEEMSHETTY SREEDHAR AND ANOTHER [LAWS(APH)-2017-4-56] [REFERRED TO]


JUDGEMENT

- (1.)Special leave granted.
(2.)The notice was issued on the special leave petition limited to the question whether the High court had jurisdiction to enhance the sentence without issuing notice and affording to the appellant an opportunity of showing cause against such enhancement of the sentence, or in the absence of an appeal by the State for enhancement of sentence on the ground of inadequacy.
(3.)This appellant along with two others were convicted for murdering Kumari Mangala in furtherance of their common intention and causing disappearance of evidence of the said offence with the intention of screening themselves from legal punishment under S. 302 read with S. 34 Indian Penal Code and under S. 201 read with S. 34 Indian Penal Code respectively and sentenced to suffer imprisonment for life under the first count and to suffer rigorous imprisonment for a period of 3 years and to pay a fine of Rs. 2,500. 00 each with a default clause and directed both the substantive sentences to run concurrently.
;


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