SURAJPAL SINGH Vs. STATE
LAWS(SC)-1951-12-9
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on December 20,1951

SURAJPAL SINGH Appellant
VERSUS
STATE Respondents


Cited Judgements :-

STATE OF NCT OF DELHI VS. UMESH CHAUHAN [LAWS(DLH)-2016-1-305] [REFERRED TO]
PURSHOTTAM IRON & STEEL INDUSTRIES VS. RAJNEESH GUPTA [LAWS(DLH)-2016-7-165] [REFERRED TO]
MALA NARAYANA VS. STATE [LAWS(APH)-1961-1-17] [REFERRED TO]
STATE OF U.P. VS. CHHOTI [LAWS(ALL)-2020-4-35] [REFERRED TO]
STATE OF GUJARAT VS. RAMSIBACHU SOLANKI [LAWS(GJH)-2022-7-5] [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. DHIRAJLAL MOHANLAL [LAWS(GJH)-2022-8-1062] [REFERRED TO]
STATE OF ORISSA VS. SHEIK BASHA AND OTHERS [LAWS(ORI)-2014-1-100] [REFERRED]
STATE OF GUJARAT VS. PAPPU @ JITENDRA [LAWS(GJH)-2012-4-326] [REFERRED TO]
STATE VS. MINAKETAN PATNAIK [LAWS(ORI)-1952-4-1] [REFERRED TO]
NEERU SHARMA VS. RAJ KUMAR SHARMA [LAWS(J&K)-2019-5-44] [REFERRED TO]
Madan Gopal Kakkad VS. Naval Dubey [LAWS(MPH)-1992-4-42] [REFERRED TO]
MURALIDHAR @ GIDDA VS. STATE OF KARNATAKA [LAWS(SC)-2014-4-23] [REFERRED TO]
PERLA SOMASEKHARA REDDY VS. STATE OF A P [LAWS(SC)-2009-5-150] [REFERRED TO]
DHANAPAL VS. STATE [LAWS(SC)-2009-9-4] [REFERRED TO]
ARULVELU VS. STATE [LAWS(SC)-2009-10-6] [REFERRED TO]
GHUREY LAL VS. STATE OF U P [LAWS(SC)-2008-7-104] [REFERRED TO]
MAHESH JANARDHAN GONNADE VS. STATE OF MAHARASHTRA [LAWS(SC)-2008-4-46] [REFERRED TO]
STATE OF PUNJAB VS. JAGTAR SINGH [LAWS(P&H)-2015-7-162] [REFERRED TO]
STATE OF HARYANA VS. BALDEV RAJ [LAWS(P&H)-2015-4-295] [REFERRED TO]
KOTAK MAHINDRA BANK LTD. VS. AVANTIKA GROVER [LAWS(P&H)-2015-7-84] [REFERRED TO]
PURAN S O RAM VS. STATE OF PUNJABI [LAWS(SC)-1952-11-9] [REFERRED]
SANWAT SINGH VS. STATE OF RAJASTHAN [LAWS(SC)-1960-12-40] [EXPLAINED]
JAFARUDHEEN VS. STATE OF KERALA [LAWS(SC)-2022-4-72] [REFERRED TO]
STATE VS. RAM AUTAR CHAUDHRY [LAWS(ALL)-1954-10-11] [REFERRED TO]
STATE OF MAHARASHTRA VS. BHARATSING GANPATSING THAKUR [LAWS(BOM)-2004-7-163] [REFERRED TO]
STATE OF MAHARASHTRA VS. MAHADU DAGDU SHINDE [LAWS(BOM)-2021-3-109] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. VARUN KUMAR [LAWS(HPH)-2015-3-43] [REFERRED TO]
STATE OF GUJARAT VS. HARESH [LAWS(GJH)-2021-9-48] [REFERRED TO]
ATAMBIR SINGH AND ORS. VS. STATE OF DELHI [LAWS(DLH)-2015-7-212] [REFERRED TO]
R.P. MENDIRATTA VS. SANDEEP CHOUDHARY [LAWS(DLH)-2015-5-133] [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. AMRUTBHAI MONGHABHAI PARMAR [LAWS(GJH)-2022-7-668] [REFERRED TO]
STATE OF GUJARAT VS. YOGESHBHAI NATHTHUBHAI MAKWANA [LAWS(GJH)-2022-7-671] [REFERRED TO]
STATE OF GUJARAT VS. KOLI DAMJIBHAI MAVJIBHAI RATHOD [LAWS(GJH)-2022-7-1578] [REFERRED TO]
USMANBHAI BABUBHAI MALEK VS. STATE OF GUJARAT [LAWS(GJH)-2022-8-819] [REFERRED TO]
STATE VS. KARUPPANNA THEVAR [LAWS(MAD)-1971-1-24] [REFERRED TO]
MURUGAN VS. STATE [LAWS(SC)-2008-10-102] [REFERRED TO]
NARAYANAMURTHY VS. STATE OF KARNATAKA [LAWS(SC)-2008-5-100] [REFERRED TO]
PAWAN KUMAR VS. STATE OF H.P. [LAWS(SC)-2017-4-58] [REFERRED TO]
SIDAK AUTOMOBILES PRIVATE LIMITED VS. RAJ NATH AUTOMATIVE [LAWS(P&H)-2015-3-20] [REFERRED TO]
JASPAL SINGH VS. KAILASH CHAND JAIN [LAWS(P&H)-2015-7-64] [REFERRED TO]
STATE OF ORISSA VS. BANSHI NAYAK ACCUSED [LAWS(ORI)-1954-1-7] [REFERRED TO]
STATE VS. JAGANNATH SINGH [LAWS(RAJ)-1953-9-30] [REFERRED TO]
STATE OF MAHARASHTRA VS. HARIBHAU KRISHNAJI DESHMUKH [LAWS(BOM)-2003-6-82] [REFERRED TO]
STATE OF MAHARASHTRA VS. GULAB DATTU PATIL [LAWS(BOM)-2022-2-17] [REFERRED TO]
STATE OF GUJARAT VS. ASHOKKUMAR KANTILAL JANI [LAWS(GJH)-2012-3-587] [REFERRED TO]
SANGAPPA NIGAPPA MALABADI AND STATE OF MAHARASHTRA VS. STATE OF MAHARASHTRA AND BHAGWANT VITHAPPA WAIKAR [LAWS(BOM)-1986-8-33] [REFERRED TO]
STATE OF MAHARASHTRA VS. SAMPAT BABSO KALE [LAWS(BOM)-2010-10-27] [REFERRED TO]
MAHESHBHAI FATELAL PATWARI VS. SURESHBHAI LAVJIBHAI DIORA (PATEL) [LAWS(GJH)-2022-6-28] [REFERRED TO]
STATE OF GUJARAT VS. NIMESHBHAI VITTHALBHAI GANDHI [LAWS(GJH)-2022-6-1093] [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. PARSHOTTAMCHANDRA RAMESHCHANDRA BALANI [LAWS(GJH)-2022-8-499] [REFERRED TO]
STATE OF GUJARAT VS. THAKKAR AJAYKUMAR VASANTLAL AJAYKUMAR VASANTLAL [LAWS(GJH)-2022-8-863] [REFERRED TO]
SANTOSH KUMAR MORE VS. PAWAN KUMAR MORE [LAWS(GAU)-2011-3-47] [REFERRED TO]
VINOD KUMAR VS. STATE OF HARYANA [LAWS(SC)-2015-1-14] [REFERRED TO]
RAGHBIR VS. SOM NATH AND ORS. [LAWS(P&H)-2015-7-72] [REFERRED TO]
PARVINDER VS. SANDEEP AND ORS. [LAWS(P&H)-2015-7-66] [REFERRED TO]
SUKHWINDER KAUR VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2015-3-359] [REFERRED TO]
CHAWLA ENTERPRISES VS. HARJOT ENGGL. WORKS AND ORS. [LAWS(P&H)-2015-5-91] [REFERRED TO]
AMAR SINGH VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2015-3-361] [REFERRED TO]
STATE OF H P VS. LEKH RAJ [LAWS(HPH)-2018-5-149] [REFERRED TO]
STATE VS. SUNIL BISWAS [LAWS(CAL)-1990-5-18] [RELIED ON]
STATE OF GUJARAT VS. RAMDEVSINH GAMBHIRSINH VALA [LAWS(GJH)-2021-11-377] [REFERRED TO]
PUKHARAJ ACHALDAS VS. KANTILAL BHIMRAJ SHAH [LAWS(GJH)-2021-11-400] [REFERRED TO]
MAHAVIRSINH BHARATSINH GHARASIYA VS. STATE OF GUJARAT [LAWS(GJH)-2017-4-29] [REFERRED TO]
KALLURI VEMA REDDI VS. REDDI GANGI REDDI [LAWS(APH)-1958-2-9] [REFERRED TO]
STATE OF CHHATTISGARH VS. RATAN KUMAR MANDAL [LAWS(CHH)-2022-5-22] [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. DILIPSINH GULABSINH PARMAR [LAWS(GJH)-2022-9-6] [REFERRED TO]
STATE OF A.P., REP. BY ITS PUBLIC PROSECUTOR VS. BHUMA VENKATA NAGI REDDY [LAWS(APH)-2014-2-166] [REFERRED TO]
STATE OF GUJARAT VS. BHOPA [LAWS(GJH)-2022-7-38] [REFERRED TO]
STATE OF GUJARAT VS. RAVAJI LAKHAJI KOLI [LAWS(GJH)-2022-6-1683] [REFERRED TO]
STATE OF GUJARAT VS. LAXMANBHAI PUNJABHAI RAMOSIYA [LAWS(GJH)-2022-7-150] [REFERRED TO]
STATE OF GUJARAT VS. PUNALAL DUDABHAI GOL [LAWS(GJH)-2022-7-380] [REFERRED TO]
STATE OF GUJARAT VS. BHARVAD BAMBHVA DALABHAI DHUNABHAI [LAWS(GJH)-2022-8-88] [REFERRED TO]
STATE OF MYSORE VS. NANJA [LAWS(KAR)-1957-9-2] [REFERRED TO]
M K NARAYANAPPA VS. GEETHA STORES [LAWS(KAR)-1980-7-26] [REFERRED TO]
SAVITHRI AMMA VS. DEVAKI AMMA [LAWS(KAR)-1981-1-8] [REFERRED TO]
STATE OF MYSORE VS. KBASAPPA [LAWS(KAR)-1952-9-4] [REFERRED TO]
ANWAR ALI AND ANOTHER VS. STATE OF HIMACHAL PRADESH [LAWS(SC)-2020-9-37] [REFERRED TO]
STATE OF M P VS. THAN SINGH [LAWS(MPH)-2012-1-131] [REFERRED TO]
STATE OF PUNJAB VS. SUKHCHAIN SINGH [LAWS(SC)-2008-11-105] [REFERRED TO]
NIDHI SONI VS. VINOD KUMAR AND ORS. [LAWS(P&H)-2015-6-22] [REFERRED TO]
SWAMI SADANAND JI VS. ARVIND MEHTA AND ORS. [LAWS(P&H)-2015-7-89] [REFERRED TO]
SUNITA DEVI VS. SUNIL KUMAR [LAWS(P&H)-2015-5-584] [REFERRED TO]
TARVEEN SINGH VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2015-5-436] [REFERRED TO]
STATE OF ORISSA VS. SHEIK BASHA [LAWS(ORI)-2014-1-37] [REFERRED TO]
GURDIAL SINGH VS. PIARA SINGH AND ORS. [LAWS(P&H)-2015-5-224] [REFERRED TO]
STATE OF HARYANA VS. GURMAIL SINGH AND ORS. [LAWS(P&H)-2015-4-24] [REFERRED TO]
KAMDHENU ISPAT LTD. VS. V.V.K. AGENCIES AND ANOTHER [LAWS(P&H)-2014-9-227] [REFERRED TO]
JAGPREET SINGH VS. RAJWINDER KAUR [LAWS(P&H)-2014-8-122] [REFERRED TO]
UNION TERRITORY LAKSHADWEEP ADMINISTRATION VS. PATTAKKAL SAYED AHAMMED KOYA THANGAL [LAWS(KER)-2016-3-225] [REFERRED TO]
ATLEY VS. STATE OF UTTAR PRADESH [LAWS(SC)-1955-9-21] [REFERRED]
STATE OF GUJARAT VS. SHIVNARESH PRUTHVINATH TRIVEDI AND ORS [LAWS(GJH)-2012-2-644] [REFERRED TO]
THE STATE OF TRIPURA VS. JHUTAN DAS [LAWS(TRIP)-2015-10-25] [REFERRED TO]
STATE OF GUJARAT VS. SALMABIBI [LAWS(GJH)-2021-12-1290] [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]
STATE OF HIMACHAL PRADESH VS. SANTOSH KUMAR [LAWS(HPH)-2016-8-205] [REFERRED TO]
KUSUM LATA VS. STATE AND ORS. [LAWS(DLH)-2016-3-12] [REFERRED TO]
STATE (GOVT. OF NCT OF DELHI) VS. AMIT AND ORS. [LAWS(DLH)-2016-4-61] [REFERRED TO]
STATE OF MAHARASHTRA VS. DHANANJAY BHIVDAS PORE [LAWS(BOM)-2022-1-128] [REFERRED TO]
STATE OF GOA VS. YATIN TIGADE [LAWS(BOM)-2019-12-142] [REFERRED TO]
STATE OF GUJARAT VS. JOHRABIBI W/O NAJAMALI SAIYAD [LAWS(GJH)-2015-3-354] [REFERRED TO]
PUBLIC PROSECUTOR VS. THALLAM KAMBAGIRISWAMI [LAWS(APH)-1955-7-8] [REFERRED TO]
RAMESHKUMAR VITTHALBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-63] [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. RESHAMSINH SWARANSINH PABLA [LAWS(GJH)-2022-7-236] [REFERRED TO]
STATE OF GUJARAT VS. PATEL BHAGUBHAI [LAWS(GJH)-2022-7-1352] [REFERRED TO]
STATE OF GUJARAT VS. ILESH HIMMATLAL BHUPTANI [LAWS(GJH)-2022-7-1458] [REFERRED TO]
STATE OF GUJARAT VS. ASHOK JAYSUKHLAL BHATELIYA [LAWS(GJH)-2022-8-136] [REFERRED TO]
STATE OF GUJARAT VS. AMRISHKUMAR PARSHOTTAMBHAI PATEL [LAWS(GJH)-2022-9-1] [REFERRED TO]
MAHTAB SINGH VS. STATE OF U P [LAWS(SC)-2009-4-118] [REFERRED TO]
VALSON VS. STATE OF KERALA [LAWS(SC)-2008-8-6] [REFERRED TO]
BASAYYA PRABHAYYA HALLUR VS. STATE OF KARNATAKA [LAWS(SC)-2009-10-86] [REFERRED TO]
BHASKAR RAMAPPA MADAR VS. STATE OF KARNATAKA [LAWS(SC)-2009-3-197] [REFERRED TO]
SOHAN SINGH VS. GURLABH SINGH [LAWS(P&H)-2015-7-73] [REFERRED TO]
RAJ KUMAR VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2015-5-429] [REFERRED TO]
KAMAL VS. HARJIT SINGH AND ORS. [LAWS(P&H)-2015-3-362] [REFERRED TO]
RANI KAUR VS. SNEH LATA AND ORS. [LAWS(P&H)-2015-3-278] [REFERRED TO]
STATE OF GUJARAT VS. AMRA SAMAT RABARI [LAWS(GJH)-2020-1-228] [REFERRED TO]
NAGABHUSHAN VS. STATE OF KARNATAKA [LAWS(SC)-2021-3-28] [REFERRED TO]
MALA RAM VS. STATE OF RAJ [LAWS(RAJ)-2014-7-216] [REFERRED]
JADUNATH SINGH VS. STATE OF UTTAR PRADESH [LAWS(SC)-1971-8-47] [FOLLOWED]
STATE OF H.P. VS. RAMESH CHAND [LAWS(HPH)-2016-7-66] [REFERRED TO]
STATE VS. NAGESHA, CHICKMAGALUR DISTRICT [LAWS(KAR)-2012-6-234] [REFERRED TO]
STATE OF MAHARASHTRA VS. RAJARAM SAKHARAM PAWAR [LAWS(BOM)-2022-2-73] [REFERRED TO]
STATE OF MAHARASHTRA VS. RAJARAM GULABRAO KENJALE [LAWS(BOM)-2019-7-317] [REFERRED TO]
STATE OF MAHARASHTRA VS. RAMRAKSHA CHHATRADHARI SINGH [LAWS(BOM)-2022-2-34] [REFERRED TO]
DHANSING S/O ANNASAHEB SONAVANE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2017-9-190] [REFERRED TO]
KALLURI VEMA REDDY VS. REDDI GANGI REDDI [LAWS(APH)-1956-7-5] [REFERRED TO]
STATE OF U.P. (STATE APPEAL) VS. PREM SHANKAR AND OTHERS [LAWS(ALL)-2017-1-215] [REFERRED TO]
STATE OF U P (STATE APPEAL) VS. VIJAI KUMAR KORI [LAWS(ALL)-2016-5-305] [REFERRED]
STATE OF U.P. VS. AVADH RAM [LAWS(ALL)-2020-6-170] [REFERRED TO]
JUBILEE HOTELS PVT.LTD, VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-74] [REFERRED TO]
SHRI AMRUTBHAI DALSUKHRAM NAYAK VS. STATE OF GUJARAT [LAWS(GJH)-2022-7-19] [REFERRED TO]
STATE OF GUJARAT VS. FATABHAI PASHABHAI RATHOD [LAWS(GJH)-2022-7-20] [REFERRED TO]
STATE OF GUJARAT VS. JUBER KASAM BHOKAL [LAWS(GJH)-2022-7-1323] [REFERRED TO]
STATE OF MYSORE VS. VSAMPANGIRAMIAH [LAWS(KAR)-1952-10-1] [REFERRED TO]
STATE VS. BIHARI LAL PAHU LAL [LAWS(P&H)-1953-3-2] [REFERRED TO]
CHANDRAPPA VS. STATE OF KARNATAKA [LAWS(SC)-2007-2-167] [REFERRED TO]
NEPAL SINGH VS. STATE OF HARYANA [LAWS(SC)-2009-4-222] [REFERRED TO]
STATE OF MADHYA PRADESH VS. BABULAL RAMRATAN [LAWS(MPH)-1957-8-14] [REFERRED TO]
JEET RAM VS. NARCOTICS CONTROL BUREAU, CHANDIGARH [LAWS(SC)-2020-9-20] [REFERRED TO]
SIVARAJAN VS. STATE [LAWS(KER)-1959-1-34] [REFERRED TO]
STATE OF PUNJAB VS. HARNEK SINGH & OTHERS [LAWS(P&H)-2012-7-329] [REFERRED]
KISHAN SINGH VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2015-8-5] [REFERRED TO]
THE HISAR TULSI COOP. NON-AGRICULTURAL THRIFT & CREDIT SOCIETY LIMITED VS. SUMAN LATA CHAUDHARY [LAWS(P&H)-2015-3-19] [REFERRED TO]
TIRATH KALIA VS. ANDRESH [LAWS(P&H)-2015-3-18] [REFERRED TO]
S A A BIYABANI VS. STATE OF MADRAS [LAWS(SC)-1954-5-28] [RELIED ON]
BHAGWAN DAS VS. STATE OF RAJASTHAN [LAWS(SC)-1957-4-1] [RELIED ON]
GOPI NATH GANGA RAM SURVE VS. STATE OF MAHARASHTRA [LAWS(SC)-1969-10-55] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. SANJEEV KUMAR [LAWS(HPH)-2016-8-305] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. MOOL CHAND [LAWS(HPH)-2018-7-80] [REFERRED TO]
STATE OF GUJARAT VS. DHIRUBHAI EBHALBHAI MAYADA AHIR [LAWS(GJH)-2021-10-1481] [REFERRED TO]
STATE OF GUJARAT VS. HARPALSINH VIKRAMSINH JADEJA [LAWS(GJH)-2021-10-1477] [REFERRED TO]
STATE OF J&K VS. ZAKIR HUSSAIN AND OTHERS [LAWS(J&K)-2019-6-8] [REFERRED TO]
STATE OF MAHARASHTRA VS. VILAS NARAYAN JAGTAP [LAWS(BOM)-2021-11-39] [REFERRED TO]
STATE OF U.P. VS. INDRA PAL & OTHERS [LAWS(ALL)-2017-5-360] [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. LALJIBHAI AJUBHAI KHATANA(RABARI) [LAWS(GJH)-2022-9-20] [REFERRED TO]
PUBLIC PROSECUTOR VS. A THOMAS [LAWS(MAD)-1957-4-26] [REFERRED TO]
STATE REP VS. T.JAYACHANDRAN [LAWS(MAD)-2019-2-357] [REFERRED TO]
STATE OF GOA VS. PANDURANG MOHITE [LAWS(SC)-2008-12-181] [REFERRED TO]
SURAJ SINGH VS. STATE OF U P [LAWS(SC)-2008-7-130] [REFERRED TO]
STATE OF U P VS. DINESH [LAWS(SC)-2009-2-5] [REFERRED TO]
AHER RAJA KHIMA VS. STATE OF SAURASHTRA [LAWS(SC)-1955-12-7] [REFERRED]
STATE OF GUJARAT VS. ASHOKKUMAR KANTILAL JANI [LAWS(GJH)-2012-3-124] [REFERRED TO]
MANPREET SINGH VS. SARABJEET SINGH AND ORS. [LAWS(P&H)-2015-5-140] [REFERRED TO]
RATNI VS. HANUMAN SINGH AND ORS. [LAWS(P&H)-2015-4-129] [REFERRED TO]
BHUPINDER SINGH VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2015-3-277] [REFERRED TO]
JASBIR SINGH VS. RAJ KUMAR AND ORS. [LAWS(P&H)-2015-3-49] [REFERRED TO]
STATE OF KERALA REP BY PUBLIC PROSECUTOR VS. MUJEEB RAHMAN [LAWS(KER)-2017-7-174] [REFERRED TO]
EDAYAKAL MUTHUKOYA VS. PATTAKKAL SAYED AHAMMED KOYA THANGAL [LAWS(KER)-2016-3-256] [REFERRED TO]
RAJBIR VS. NORANG [LAWS(P&H)-2015-5-586] [REFERRED TO]
STATE VS. RADHAKANTA PATNAIK [LAWS(ORI)-1953-10-3] [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]
DEPARTMENT OF CUSTOMS VS. LUKE ANTONY KOCHERRY [LAWS(DLH)-2010-9-263] [REFERRED TO]
STATE OF MAHARASHTRA VS. OMPRAKASH @ MUNNA ALIYAR SINGH [LAWS(BOM)-2022-2-44] [REFERRED TO]
STATE OF U.P. VS. GIRISH PAL [LAWS(ALL)-2017-5-211] [REFERRED TO]
INTELLIGENCE OFFICER VS. S. YOGADASAN @ KUTTY [LAWS(MAD)-2018-11-60] [REFERRED TO]
GAURANGBHAI LALBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-1711] [REFERRED TO]
STATE OF GUJARAT VS. AMRUTBHAI VELJIBHAI CHAUDHARI [LAWS(GJH)-2022-6-1744] [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. CHANA MERU ODEDARA [LAWS(GJH)-2022-7-827] [REFERRED TO]
STATE OF GUJARAT VS. PRATAPBHAI PREMJI GOHEL [LAWS(GJH)-2022-7-829] [REFERRED TO]
STATE OF GUJARAT VS. BALJITSINH NEPALSINH LAVA KARIA [LAWS(GJH)-2022-7-1146] [REFERRED TO]
STATE OF GUJARAT VS. GOHIL BABUJI PUNJAJI [LAWS(GJH)-2022-8-681] [REFERRED TO]
MOHAN @SRINIVAS @ SEENA @TAILOR SEENA VS. STATE OF KARNATAKA [LAWS(SC)-2021-12-43] [REFERRED TO]
CHAMAN LAL VS. STATE OF HIMACHAL PRADESH [LAWS(SC)-2020-12-10] [REFERRED TO]
GURU DUTT PATHAK VS. STATE OF UTTAR PRADESH [LAWS(SC)-2021-5-5] [REFERRED TO]
STATE OF U P VS. AWDHESH [LAWS(SC)-2008-9-81] [REFERRED TO]
STATE OF RAJASTHAN VS. MOHAN LAL [LAWS(SC)-2009-4-189] [REFERRED TO]
JUGENDRA SINGH VS. STATE OF U P [LAWS(SC)-2012-5-58] [REFERRED TO]
MRITUNJOY BISWAS VS. PRANAB [LAWS(SC)-2013-8-77] [REFERRED TO]
BALBIR SINGH VS. STATE OF PUNJAB [LAWS(SC)-1956-9-6] [REFERRED]
HAL BANS SINGH VS. STATE OF PUNJAB [LAWS(SC)-1961-10-7] [REFERRED]
MADAN GOPAL KAKKAD VS. NAVAL DUBEY [LAWS(SC)-1992-4-12] [REFERRED TO]
RAM JAG VS. STATE OF UTTAR PRADESH [LAWS(SC)-1973-12-5] [RELIED ON]
MALKIAT SINGH VS. NIRMAL SINGH AND ORS. [LAWS(P&H)-2015-4-149] [REFERRED TO]
HDFC BANK VS. JASMER SINGH [LAWS(P&H)-2014-8-110] [REFERRED TO]
JANAK SINGH VS. PALA KHAN AND ORS. [LAWS(P&H)-2015-3-358] [REFERRED TO]


JUDGEMENT

- (1.)This is an appeal against a judgment of the High Court of Judicature at Allahabad reversing the decision of the Sessions Judge of Aligarh in a criminal case. The appellants were tried by the Sessions Judge on charges under S. 302 read with S. 149, S. 148, Ss. 325 and 326 read with S. 149, and S. 201, Penal Code, but were acquitted. On appeal by the State Government, the High Court reversed the Sessions Judge's decision, and convicted the appellants and sentenced them to transportation for life under S. 302 read with S. 149 to five years rigorous imprisonment under Ss. 325 and 326 read with S. 149, and to two years' rigorous imprisonment under S. 147, Penal Code, all the sentences being made to run concurrently. The appellants thereafter applied to the Privy Council for special leave, which was granted on 28-10-1947.
(2.)The facts which were put before the Court on behalf of the prosecution may be briefly stated as follows : There is a plot No. 518 in Nagaria Patti Chaharum, village Shahgarh in the district of Aligarh which is about 30 bighas in area and is known as the "teesa" field. This plot was the "sir" land of several landlords including Mt. Bhagwati Kuer and Ratan Singh and had been let out to certain tenants. In 1944, Mt. Bhagwati Kuer, Ratan Singh and their co-sharers filed a suit for the ejectment of the tenants, and the suit was decreed. On 7-6-1945, possession over the plot was delivered by the Amin to Surajpal Singh, appellant 1, who was the mukhtar-i-am of Mt. Bhagwati Kuer. It was contended on behalf of Surajpal Singh that he took possession on behalf of all the co-sharers, but certain statements made by Ratan Singh in his evidence do not support this contention. However that may be, it appears that on 17-6-1945, Ratan Singh reported to the police, that he had sent his labourers to irrigate the "teesa" field, and while they were irrigating it Surajpal Singh and certain other persons came and tried to stop the irrigation and damaged the ploughs of Ratan Singh. On 18th June at about 7 A. M., the occurrence which is the subject-matter of the present trial took place. The prosecution version of the occurrence was that while Ratan Singh's labourers were working in the field under the supervision of one Behari Singh, the appellants with many other persons came armed with guns, spears and lathis, and some of the members of the appellant's party entered the field, out off the nosestrings of the bullocks and abused and assaulted the labourers, most of whom ran away. Thereupon, Deva Sukh, who was there to supply water to the labourers, protested and was beaten with lathis. At that point of time, Bihari Singh and 10 to 15 persons came and a fight took place between the parties. During the fight, one of the accused persons, Rajendra Singh, a young lad, fired his gun twice in the air, and thereafter Surajpal Singh took the gun from him and fired two 'shots hitting Nawab Mewati, who died instantaneously, and Behari Singh, who died later in the date. Three other persons, Zorawar, Rajpal and Lakhan also received gun-shot injuries. Sometime later, Surajpal Singh along with the other three appellants came to the spot and removed the dead body of Nawab in a cart. The body was thrown into a river and was recovered on 20-6-1945. After investigations 26 persons including the appellants were set up for trial.
(3.)After hearing the evidence in the case, the Sessions Judge delivered judgement on 20-2-1946. He held that the "teesa" field was in the possession of Surajpal Singh, that Behari Singh and Ratan Singh's men were aggressors and wished to take forcible possession of the field, that when resisted they had attacked the appellant's party, that the person who fired the gun had done so in self-defence and not with a view to killing Behari Singh and Nawab Mewati, and that the evidence adduced by the prosecution was so unsatisfactory that it was unsafe to convict the accused upon it. As to the charge of concealing evidence of the offence of murder by the removal of the dead body of Nawab, the Sessions Judge expressed the opinion that in order to convict a person on that charge it must be proved that the offence, the evidence of which the accused is alleged to have caused to disappear, had actually been committed, but since in the present case the charge of murder was not proved the accused could not be convicted for having caused disappearance of evidence connected with it. The Judge also held that the evidence being unreliable the charge under S. 201. Penal Code, had not been established beyond reasonable doubt.
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