DILAWAR BALU KURANE Vs. STATE OF MAHARASHTRA
LAWS(SC)-2002-1-49
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on January 08,2002

DILAWAR BALU KURANE Appellant
VERSUS
STATE OF MAHARASHTRA Respondents





Cited Judgements :-

RAJENDRA SHARMA VS. STATE OF MADHYA PRADESH [LAWS(SC)-2014-1-109] [REFERRED TO]
HARDEEP SINGH VS. STATE OF PUNJAB [LAWS(SC)-2014-1-19] [REFERRED TO]
SWAPAN CHAKMA VS. STATE OF TRIPURA [LAWS(TRIP)-2022-8-29] [REFERRED TO]
RUSTAM VS. STATE OF BIHAR [LAWS(PAT)-2003-9-117] [REFERRED TO]
RANJEET SRIRAM VS. STATE OF ODISHA [LAWS(ORI)-2019-8-3] [REFERRED TO]
SMT. PRATIMA BEHERA VS. STATE OF ORISSA (VIG.) [LAWS(ORI)-2017-1-61] [REFERRED TO]
MANOHAR LAL VS. SURESH KUMAR AND ORS. [LAWS(P&H)-2015-11-122] [REFERRED TO]
USHA DEVI AND ORS. VS. THE STATE OF BIHAR [LAWS(PAT)-2015-6-45] [REFERRED TO]
BEENA YADU VS. STATE [LAWS(MPH)-2003-1-80] [REFERRED TO]
SUNITA SHARMA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2005-2-6] [REFERRED TO]
S N PRASAD VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2011-7-35] [REFERRED TO]
ESWARA GOUNDER VS. K P THANGAMANI [LAWS(MAD)-2008-7-81] [REFERRED TO]
VINOD BOHARE VS. STATE OF M.P. [LAWS(MPH)-2015-2-74] [REFERRED TO]
RAJU VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-12-9] [REFERRED TO]
WAHID ALI VS. STATE OF M. P. [LAWS(MPH)-2019-6-58] [REFERRED TO]
PASUPATHI VS. VADIVAZHAGI [LAWS(MAD)-2019-4-156] [REFERRED TO]
MOHAN BEHARI AND ORS. VS. STATE OF RAJASTHAN [LAWS(RAJ)-2005-11-110] [REFERRED TO]
GAYA PRASAD & OTHERS VS. STATE OF U P & ANOTHER [LAWS(ALL)-2015-12-367] [REFERRED]
STATE ( NCT OF DELHI) VS. JIWAN KANT JAIN [LAWS(DLH)-2021-2-95] [REFERRED TO]
MANNA LAL GUPTA VS. STATE OF U P [LAWS(ALL)-2009-2-150] [REFERRED TO]
ASHIK KUMAR DIXIT SON OF LATE SHRI BABU RAM DIXIT VS. STATE OF UTTAR PRADESH AND ORS [LAWS(ALL)-2008-4-331] [REFERRED]
DHIRENDRA NATH MAITY VS. GOURAV HIMATSINGKA [LAWS(CAL)-2009-12-101] [REFERRED TO]
VIJAY KUMAR TRIVEDI VS. STATE OF UP [LAWS(ALL)-2010-11-108] [REFERRED TO]
OMKAR NATH SINGH AND 2 OTHERS VS. STATE OF U P AND ANOTHER [LAWS(ALL)-2019-1-165] [REFERRED TO]
NAVAL DEY BHARTI VS. STATE OF U P [LAWS(ALL)-2019-7-115] [REFERRED TO]
JAI NARAIN TIWARI VS. U.O.I. [LAWS(ALL)-2019-9-208] [REFERRED TO]
ANKIT MLHOTRA VS. STATE OF C.G. [LAWS(CHH)-2017-10-57] [REFERRED TO]
SHANKRABHAI KALABHAI RABARI VS. STATE OF GUJARAT AND ORS. [LAWS(GJH)-2015-3-133] [REFERRED TO]
SAJJAN KUMAR VS. CBI [LAWS(DLH)-2013-7-210] [REFERRED TO]
BEERU VS. STATE NCT OF DELHI [LAWS(DLH)-2013-12-123] [REFERRED TO]
KALAVATI HASMUKHRAI MEHTA VS. STATE OF GUJARAT [LAWS(GJH)-2017-5-65] [REFERRED TO]
VICTOR TOLENTINO DIAS VS. STATE OF GOA [LAWS(BOM)-2021-2-162] [REFERRED TO]
HARSHAL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2020-10-257] [REFERRED TO]
VILAS RAO GHODESWAR VS. CBI [LAWS(DLH)-2021-4-51] [REFERRED TO]
MANOJ AGRAWAL VS. SMT.PRIYA RAMCHANDANI [LAWS(CHH)-2016-9-66] [REFERRED TO]
SHARAT BABU DIGUMARTI VS. STATE, GOVT. OF NCT OF DELHI [LAWS(DLH)-2015-8-200] [REFERRED TO]
PARMIL KUMAR VS. STATE OF H.P. [LAWS(HPH)-2010-10-410] [REFERRED TO]
SUNIL BANSAL VS. STATE OF DELHI [LAWS(DLH)-2007-4-170] [REFERRED TO]
ASHOK KUMAR NAYYAR VS. STATE OF DELHI [LAWS(DLH)-2007-5-60] [REFERRED TO]
PARAG DEVENDRABHAI MUNSHI VS. STATE OF GUJARAT [LAWS(GJH)-2023-8-368] [REFERRED TO]
GOVERDHAN GOPAL VS. STATE [LAWS(J&K)-2008-9-11] [REFERRED TO]
SUNIL KUMAR SINGH VS. STATE OF U P AND ANOTHER [LAWS(ALL)-2019-5-118] [REFERRED TO]
JAI NARAIN TIWARI VS. U O I [LAWS(ALL)-2019-9-167] [REFERRED TO]
SANJAY KUMAR AND ORS. VS. THE STATE OF U.P. AND ORS. [LAWS(ALL)-2015-7-42] [REFERRED TO]
HANS RAJ AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-9-14] [REFERRED TO]
H P KINDO VS. STATE OF C G [LAWS(CHH)-2005-6-17] [REFERRED TO]
USHA RANI KALITA VS. STATE OF ASSAM [LAWS(GAU)-2011-9-64] [REFERRED TO]
BIDHI CHAND DHIMAN VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GAU)-2011-12-36] [REFERRED TO]
ASHUTOSH CHOUDHURY VS. STATE OF ASSAM [LAWS(GAU)-2005-8-41] [REFERRED TO]
SAU. ASHADEVI AND ORS. VS. STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-11-2] [REFERRED TO]
ARUNA CHADHA VS. STATE OF DELHI [LAWS(DLH)-2013-7-353] [REFERRED TO]
ARJUN MILIND VERNEKAR, SON OF MILIND VERNEKAR VS. STATE, THROUGH OFFICER IN CHARGE OF MARGAO POLICE STATION MARGAO, SOUTH-GOA [LAWS(BOM)-2017-11-385] [REFERRED TO]
SANDEEP DIXIT VS. STATE [LAWS(DLH)-2012-4-405] [REFERRED TO]
STATE (GOVT. OF NCT OF DELHI) AND ORS. VS. RUPAK RANA AND ORS. [LAWS(DLH)-2015-12-55] [REFERRED TO]
MUKESH SINGH SENGER VS. STATE OF M.P. [LAWS(MPH)-2018-12-94] [REFERRED TO]
ANURAG VS. STATE OF M.P. [LAWS(MPH)-2018-3-559] [REFERRED TO]
SMT. KALPANA & OTHERS VS. THE STATE OF M.P. [LAWS(MPH)-2017-7-265] [REFERRED TO]
LAXMI PRASAD MISHRA VS. STATE OF M P [LAWS(MPH)-2017-12-174] [REFERRED TO]
RAM SINGH AHIRWAR VS. STATE OF M P [LAWS(MPH)-2011-2-137] [REFERRED TO]
OM PRAKASH MISHRA VS. STATE OF M P [LAWS(MPH)-2011-9-37] [REFERRED TO]
Vishnu Rajoria VS. State of M.P. [LAWS(MPH)-2006-7-96] [REFERRED TO]
AJITH VS. STATE OF KERALA [LAWS(KER)-2014-12-62] [REFERRED TO]
BALUBHAI TAKHAJI JADEJA VS. STATE OF GUJARAT [LAWS(GJH)-2012-1-158] [REFERRED TO]
J JAYALALITHA VS. ASST COMMISSIONER OF INCOME TAX [LAWS(MAD)-2006-12-8] [REFERRED TO]
BIRENDRA KUMAR VS. STATE OF BIHAR [LAWS(JHAR)-2019-8-80] [REFERRED TO]
PRADEEP YADAV VS. STATE OF JHARKHAND [LAWS(JHAR)-2023-9-31] [REFERRED TO]
DILIP MULANI S/O AJITSINH GOPALDAS MULANI VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GJH)-2020-2-391] [REFERRED TO]
CENTRAL BUREAU OF INVESTIGATION VS. VASHITHA RAMBHAU ANDHALE [LAWS(BOM)-2008-2-460] [REFERRED]
ARUN GULAB GAWLI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-1-107] [REFERRED TO]
STATE VS. SACHIN SINGH [LAWS(DLH)-2023-2-32] [REFERRED TO]
GOVERDHAN GOPAL VS. STATE [LAWS(J&K)-2008-11-20] [REFERRED TO]
K. DHANALAKSHMI VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(DLH)-2023-1-15] [REFERRED TO]
CENTRAL BUREAU OF INVESTIGATION VS. SWAROOP SINGH [LAWS(DLH)-2022-11-227] [REFERRED TO]
VIBHUTI THAKUR VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(DLH)-2021-10-116] [REFERRED TO]
PRADEEP KUMAR MEENA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2018-9-143] [REFERRED TO]
SAJJAN KUMAR VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(SC)-2010-9-54] [REFERRED TO]
DIRECTOR, CBI VS. HUIDROM SADANANDA SINGH [LAWS(MANIP)-2017-4-1] [REFERRED TO]
JAYVEER BHARGAV (JATAV) S/O SHRI DWARIKA PRASAD JATAV VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2023-6-1] [REFERRED TO]
KAN SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-3-61] [REFERRED TO]
OMPRAKASH TRIPATHI VS. STATE OF M.P. [LAWS(MPH)-2019-3-160] [REFERRED TO]
NIZAM AHMAD @ MD. NIZAM VS. STATE OF BIHAR [LAWS(PAT)-2019-3-127] [REFERRED TO]
STATE OF H.P. VS. BHUPINDER SINGH [LAWS(HPH)-2014-9-101] [REFERRED TO]
SAIDH VS. STATE OF KERALA [LAWS(KER)-2022-1-217] [REFERRED TO]
SHANTANU VS. STATE OF ORISSA [LAWS(ORI)-2022-3-129] [REFERRED TO]
SHAH RUKH KHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-8-17] [REFERRED TO]
GOPALSINH BHIMSINH RATHOD VS. STATE OF GUJARAT [LAWS(GJH)-2003-8-10] [REFERRED]
DIWANA VS. JAIPAL AND ORS. [LAWS(P&H)-2015-11-120] [REFERRED TO]
A.K.GANJU VS. CBI [LAWS(DLH)-2013-11-149] [REFERRED TO]
STATE AND ORS. VS. BHUPINDER SINGH BISHT AND ORS. [LAWS(DLH)-2015-5-136] [REFERRED TO]
REKHA NAMBIAR VS. CBI [LAWS(DLH)-2015-11-85] [REFERRED TO]
ABRAAJ INVESTMENT MANAGEMENT LTD VS. NEVILLE TULI S/O. RAMJIDAS TULI [LAWS(BOM)-2012-12-68] [REFERRED TO]
RUBABUDDIN SHAIKH VS. DAHYAJI GOBARJI VANZARA & OTHERS [LAWS(BOM)-2018-9-146] [REFERRED TO]
UTSAV SHIVKARAN HELAMBKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-11-29] [REFERRED TO]
BHUPINDER SINGH PATEL VS. CBI [LAWS(DLH)-2008-5-74] [REFERRED TO]
ASHOK KUMAR DIXIT VS. STATE OF U P [LAWS(ALL)-2008-4-155] [REFERRED TO]
MANOJ KUMAR JAUHARI VS. STATE OF U.P. [LAWS(ALL)-2019-1-72] [REFERRED TO]
HARENDRA KUMAR PANDEY SON OF BANWARI VS. STATE OF U P [LAWS(ALL)-2017-3-391] [REFERRED TO]
PAWAN TEWARI VS. STATE OF U.P. [LAWS(ALL)-2019-10-226] [REFERRED TO]
SHANKAR ADAWAL VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(DLH)-2019-8-3] [REFERRED TO]
ANSHU MENDIRATTA VS. STATE [LAWS(DLH)-2016-8-291] [REFERRED]
RAHUL YADAV & ANR VS. STATE [LAWS(DLH)-2017-2-115] [REFERRED TO]
DEEPAK DUA VS. STATE [LAWS(DLH)-2021-8-148] [REFERRED TO]
SURENDER @ TANNU @ TANVA VS. STATE OF NCT OF DELHI [LAWS(DLH)-2022-6-29] [REFERRED TO]
SANTOSH KUMAR YADAV VS. STATE [LAWS(ALL)-2011-1-187] [REFERRED TO]
UDAI NARAIN SINGH VS. STATE OF U.P. [LAWS(ALL)-2010-8-200] [REFERRED TO]
ACHARYA SARVESHVARANANDA AVADHUTA VS. THE STATE OF WEST BENGAL & ANR. [LAWS(CAL)-2017-11-8] [REFERRED TO]
RAMLAL ATHYA VS. STATE OF M P [LAWS(MPH)-2011-11-152] [REFERRED]
PRADEEP ALIAS RINKU VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2012-1-192] [REFERRED TO]
K C PETER VS. STATE OF KERALA [LAWS(KER)-2011-3-241] [REFERRED TO]
ABHIJEET GUPTA AND ANOTHER VS. STATE OF M P & ANOTHER [LAWS(MPH)-2017-4-142] [REFERRED TO]
NANDLAL VS. STATE OF M. P. [LAWS(MPH)-2019-10-290] [REFERRED TO]
SARNAM SINGH VS. THE STATE OF M.P. [LAWS(MPH)-2018-2-483] [REFERRED TO]
MADHYA PRADESH ROAD DEVELOPMENT CORPORATION VS. MOHD. SHAHBUDDIN [LAWS(MPH)-2022-4-60] [REFERRED TO]
SHANKARLAL VS. STATE OF M.P. [LAWS(MPH)-2019-2-194] [REFERRED TO]
ANOWARUL HAQUEBARLASKAR VS. STATE OF ASSAM [LAWS(GAU)-2004-2-47] [REFERRED TO]
R.L.Sharma VS. State of H.P. [LAWS(HPH)-2010-10-150] [REFERRED TO]
MAKRUDDIN ANSARI @ MAKRUDDIN MIA VS. STATE OF JHARKHAND AND ANOTHER [LAWS(JHAR)-2012-4-248] [REFERRED TO]
RAMDAS S O KACHRU WADKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2005-10-34] [REFERRED TO]
ATUL GUPTA S/O KARAMCHAND GUPTA VS. STATE [LAWS(RAJ)-2018-5-247] [REFERRED TO]
SRI. AKSHAYA KUMAR PARIDA VS. STATE OF ORISSA [LAWS(ORI)-2003-2-85] [REFERRED TO]
Ramachandra Narayan Naik VS. State of Karnataka [LAWS(KAR)-2004-5-11] [REFERRED TO]
SITA RAM PAREEK VS. STATE OF RAJASTHAN [LAWS(RAJ)-2005-5-52] [REFERRED TO]
STATE THROUGH DEPUTY SUPERINTENDENT OF POLICE VS. K B BRAHMADATHAN [LAWS(MAD)-2018-7-586] [REFERRED TO]
SATINDER DHAMA @ SATENDER DHAMA VS. STATE OF PUNJAB [LAWS(P&H)-2015-10-502] [REFERRED]
RAMAGONI PRABHAKAR VS. STATE OF TELANGANA [LAWS(TLNG)-2020-5-7] [REFERRED TO]
ASIAN RESURFACING OF ROAD AGENCY PVT. LTD. & ANR. VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(SC)-2018-3-73] [REFERRED TO]
SMT. PRATIMA BEHERA VS. STATE OF ORISSA (VIG.) [LAWS(ORI)-2017-1-27] [REFERRED TO]
BISHOP FRANCO MULAKKAL VS. STATE OF KERALA [LAWS(KER)-2020-7-57] [REFERRED TO]
MURALILAL GUPTA VS. REPUBLIC OF INDIA [LAWS(ORI)-2005-5-25] [REFERRED TO]
A R SARAVANAN VS. STATE [LAWS(MAD)-2002-9-9] [REFERRED TO]
SONAM NAMGYAL AND ORS. VS. STATE OF SIKKIM [LAWS(SIK)-2015-6-12] [REFERRED TO]
NAR BAHADUR BHANDARI VS. STATE [LAWS(SIK)-2003-5-3] [REFERRED TO]
BHADO PASWAN VS. STATE OF BIHAR [LAWS(PAT)-2006-12-89] [REFERRED TO]
RAJENDIRAN AND ORS. VS. MURUGAN [LAWS(MAD)-2015-12-273] [REFERRED TO]
ROHIT PANDEY VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-3-320] [REFERRED TO]
RAJENDRA SINGH & ORS VS. STATE OF M P [LAWS(MPH)-2018-3-593] [REFERRED TO]
SITARAM VS. SITARAM [LAWS(MPH)-2002-12-13] [REFERRED TO]
Mehboob Haji VS. State of M.P. [LAWS(MPH)-2005-3-143] [REFERRED TO]
S N PRASAD AND ANOTHER VS. STATE OF M P [LAWS(MPH)-2011-7-154] [REFERRED]
STATE OF RAJASTHAN VS. ASHOK KUMAR KASHYAP [LAWS(SC)-2021-4-13] [REFERRED TO]
RAM CHANDRA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2003-5-54] [REFERRED TO]
RAVI ALIAS KALU VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-9-1] [REFERRED TO]
RUPENDRA SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-5-411] [REFERRED TO]
STATE OF KARNATAKA VS. B.S. SHIVAPRAKASH [LAWS(KAR)-2023-5-479] [REFERRED TO]
BRIJ NANDAN VS. STATE OF PUNJAB [LAWS(P&H)-2022-2-97] [REFERRED TO]
UNION OF INDIA VS. SUDEEP PATEL AND OTHERS [LAWS(MPH)-2015-11-109] [REFERRED]
STATE REP BY INSPECTOR OF POLICE VIGILANCE AND ANTI CORRUPTION TIRUNELVELI VS. K P JAI XAVIER [LAWS(MAD)-2011-11-64] [REFERRED TO]
RAJU S/O BABULAL PRAJAPAT VS. STATE OF M.P. [LAWS(MPH)-2018-12-103] [REFERRED TO]
MAHENDRA & ANOTHER VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2017-8-168] [REFERRED TO]
NARAYAN SINGH AND OTHERS VS. STATE OF M P & ANOTHER [LAWS(MPH)-2017-4-128] [REFERRED TO]
AMANPREET SINGH ALIAS JAGGU VS. STATE OF PUNJAB [LAWS(P&H)-2014-8-608] [REFERRED]
SALONI ARORA VS. STATE [LAWS(DLH)-2009-5-351] [REFERRED TO]
R K MISHRA VS. STATE [LAWS(DLH)-2009-8-85] [REFERRED TO]
STATE OF GUJARAT VS. AFROZ MOHMED HASANFATTA [LAWS(GJH)-2022-5-38] [REFERRED TO]
MOHAMAD BADRUDDIN SIDDIQYI VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-1753] [REFERRED TO]
JAGDISH KUMAR ARORA VS. CBI [LAWS(DLH)-2021-3-167] [REFERRED TO]
SANDEEP SHARMA VS. STATE [LAWS(DLH)-2017-4-69] [REFERRED TO]
STATE VS. AMIT GOSWAMI [LAWS(DLH)-2019-11-171] [REFERRED TO]
DAMBAR SINGH VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2002-2-115] [REFERRED TO]
STATE OF ARUNACHAL PRADESH VS. DANI GAMBO [LAWS(GAU)-2021-6-14] [REFERRED TO]
KAMLESH S/O PRTAPBHAL THAKKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2012-11-5] [REFERRED TO]
MUKESH BANSAL VS. STATE OF U.P. [LAWS(ALL)-2022-6-8] [REFERRED TO]
ASHOK GANGADHAR SHEDGE VS. RAMESH GANGADHAR SHEDGE [LAWS(BOM)-2014-6-8] [REFERRED TO]
BADRINARAYAN SHANKAR BHANDARI VS. OMPRASKASH SHANKAR BHANDARI [LAWS(BOM)-2014-8-69] [REFERRED TO]
SACHIN BANSILAL GHAIWAL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2014-7-46] [REFERRED TO]
VEENA AGRAWAL VS. STATE OF U P [LAWS(ALL)-2011-7-32] [REFERRED TO]
BIVASH CHANDRA THAKUR VS. STATE OF JHARKHAND [LAWS(JHAR)-2022-8-32] [REFERRED TO]
V K SHARMA VS. STATE OF M P & ANR [LAWS(MPH)-2016-1-96] [REFERRED TO]
MANOJ SINGH VS. STATE OF M.P. [LAWS(MPH)-2018-3-554] [REFERRED TO]
BATTO @ SHALENDRA SHARMA VS. STATE OF M P [LAWS(MPH)-2017-6-50] [REFERRED TO]
GOPAL SONI VS. STATE OF M.P. [LAWS(MPH)-2019-6-178] [REFERRED TO]
SETH TRILOKCHAND KALYANMAL DIGAMBAR JAIN VS. SUSHIL KUMAR KASLIWAL [LAWS(MPH)-2021-10-113] [REFERRED TO]
ASHOK SHARMA VS. STATE OF MP [LAWS(MPH)-2022-3-205] [REFERRED TO]
RANVEER SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2022-2-247] [REFERRED TO]
S.JUNAITH VS. STATE [LAWS(MAD)-2019-4-436] [REFERRED TO]
PARTHA SHARATHI BAIDYA VS. STATE OF TRIPURA [LAWS(GAU)-2012-7-59] [REFERRED TO]
SUKHDEO DATTOBA ADHAV VS. JANARDHAN DATTOBA ADHAV [LAWS(BOM)-2006-3-9] [REFERRED TO]
O.N. KAUL VS. STATE [LAWS(DLH)-2013-3-17] [REFERRED TO]
ADITYA NASHIER VS. CBI [LAWS(DLH)-2014-4-94] [REFERRED TO]
RAJ KUMAR JAIN VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(DLH)-2015-1-42] [REFERRED TO]
STATE OF H.P. VS. PREM SINGH AND ORS. [LAWS(HPH)-2010-2-54] [REFERRED TO]
BABITA VS. STATE [LAWS(DLH)-2009-4-230] [REFERRED TO]
POOJA VS. STATE OF U P [LAWS(ALL)-2011-11-87] [REFERRED TO]
RAMESHWAR VS. STATE OF U.P. [LAWS(ALL)-2022-6-1] [REFERRED TO]
SUMIT VS. STATE (GOVT. OF NCT DELHI) [LAWS(DLH)-2020-11-183] [REFERRED TO]
SANDEEP SHARMA VS. STATE THR. NCT OF DELHI AND ANOTHER [LAWS(DLH)-2017-4-220] [REFERRED TO]
KHUSHWANT SINGH @ SHEEBY KOHLI VS. STATE [LAWS(DLH)-2017-8-104] [REFERRED TO]
STATE VS. ANJUM KHANNA [LAWS(DLH)-2017-9-261] [REFERRED TO]
LAXMINARAYAN AGRAWAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2004-12-4] [REFERRED TO]
STATE VS. SANJAY [LAWS(DLH)-2023-3-117] [REFERRED TO]
SHIPALI SHARMA VS. STATE [LAWS(DLH)-2022-8-102] [REFERRED TO]
KISHORBHAI GANDABHAI PATHANI VS. STATE OF GUJARAT [LAWS(GJH)-2009-2-92] [REFERRED TO]
BALDEVBHAI GOVINDBHAI PARMAR VS. STATE OF GUJARAT AND ORS. [LAWS(GJH)-2016-4-29] [REFERRED TO]
MOHAN CHAND BAIDH VS. STATE OF C.G. [LAWS(CHH)-2015-3-21] [REFERRED TO]
STATE TR. INSP. OF POLICE VS. A. ARUN KUMAR [LAWS(SC)-2014-12-54] [REFERRED TO]
SIDHNATH SINGH YADAV SON OF TALUK RAJ YADAV VS. STATE OF BIHAR [LAWS(PAT)-2009-3-233] [REFERRED TO]
S RAMASAMY VS. STATE [LAWS(MAD)-2014-8-222] [REFERRED TO]
SEYED ALI @ KARATHE ALI VS. STATE [LAWS(MAD)-2013-1-107] [REFERRED TO]
RAJINDER KAUR AND ORS. VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2015-12-47] [REFERRED TO]
SATYA NARAYAN @ KALU VS. STATE OF RAJASTHAN & ANR. [LAWS(RAJ)-2011-4-150] [REFERRED TO]
SUBHASH CHANDRA SINGH VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(RAJ)-2015-12-32] [REFERRED TO]
INDAR SINGH VS. STATE OF M P [LAWS(MPH)-2012-3-101] [REFERRED TO]
SAURABH KAPOOR VS. STATE OF U P & ANOTHER [LAWS(ALL)-2016-2-325] [REFERRED]
SURESH KUMAR SONKAR VS. STATE OF U.P. [LAWS(ALL)-2015-7-256] [REFERRED TO]
BALBEER VS. STATE OF U.P. [LAWS(ALL)-2016-7-124] [REFERRED]
KANUBHAI GENAJI TRIKAMJI BHATI VS. STATE OF GUJARAT [LAWS(GJH)-2009-5-207] [REFERRED TO]
HARI KISHEN SHARMA VS. STATE & ANR [LAWS(DLH)-2018-9-242] [REFERRED TO]
STATE VS. NAFISA @ ANISA & ANR [LAWS(DLH)-2018-9-243] [REFERRED TO]
FARMAN IMRAN SHAH @ KARU VS. STATE OF MAHARASHTRA [LAWS(BOM)-2014-3-69] [REFERRED TO]
PRABIR DAS VS. STATE OF WEST BENGAL [LAWS(CAL)-2007-2-78] [REFERRED TO]
C K JAFFER SHARIEF VS. STATE THROUGH CBI [LAWS(DLH)-2012-4-23] [REFERRED TO]
STATE OF H P VS. SHER SINGH [LAWS(HPH)-2010-3-69] [REFERRED TO]
RASHEED MASOOD VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(DLH)-2007-5-199] [REFERRED TO]
SAMEER MALIK VS. NATIONAL CAPITAL TERRITORY OF DELHI STATE [LAWS(DLH)-2008-2-203] [REFERRED TO]
SAJJAN KUMAR VS. CBI [LAWS(DLH)-2010-7-82] [REFERRED TO]
PRASHANT BHASKAR VS. STATE [LAWS(DLH)-2009-9-272] [REFERRED TO]
RAJ KUMAR SHARMA VS. STATE OF DELHI [LAWS(DLH)-2009-7-365] [REFERRED TO]
BALWANTSINH KHENGAJI JADEJA VS. V.B.RATHOD [LAWS(GJH)-2017-11-247] [REFERRED TO]
THAMPI P.S. VS. STATE OF KERALA [LAWS(KER)-2015-8-163] [REFERRED TO]
ROOP KISHORE DARGAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2005-6-37] [REFERRED TO]
SANJEEV VS. STATE OF RAJASTHAN [LAWS(RAJ)-2002-4-87] [REFERRED TO (4)]
HIMANSHU MOORJANI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2002-5-19] [REFERRED TO]
VENKATESH VS. STATE BY SIDDAPURA POLICE [LAWS(KAR)-2012-7-339] [REFERRED TO]
MD NIZAM AHMAD @ MD NIZAM VS. STATE OF BIHAR [LAWS(PAT)-2019-3-160] [REFERRED TO]
SIDDIQI VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2018-2-153] [REFERRED TO]
AMIT KUMAR VS. SPECIAL POLICE ESTABLISHMENT [LAWS(MPH)-2020-5-66] [REFERRED TO]
STATE OF TAMIL NADU VS. N.SURESH RAJAN [LAWS(SC)-2014-1-11] [REFERRED TO]
L.HEMINGTHANG KHONGSAI VS. STATE OF MANIPUR [LAWS(MANIP)-2018-2-1] [REFERRED TO]
THONGAM SHARAT SINGH VS. STATE OF MANIPUR [LAWS(MANIP)-2018-3-1] [REFERRED TO]
P J ALEXANDER IPS VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(KER)-2006-3-18] [REFERRED TO]
JAYA VS. STATE OF KERALA [LAWS(KER)-2022-1-161] [REFERRED TO]
MAHBUBUR RAHMAN VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GAU)-2022-9-82] [REFERRED TO]
NARSINHBHAI MANIBHAI SAIJA VS. STATE OF GUJARAT [LAWS(GJH)-2003-2-41] [REFERRED]
KIRTIBHAI MADHAVLAL JOSHI VS. STATE OF GUJARAT [LAWS(GJH)-2006-3-14] [REFERRED TO]
SEBASTIAN P.J. VS. STATE OF KERALA [LAWS(KER)-2022-6-365] [REFERRED TO]
STATE BY THE INSPECTOR OF POLICE VS. S.SELVI [LAWS(SC)-2017-12-60] [REFERRED TO]
ALTAF AFTAB KHAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2017-2-1] [REFERRED TO]
VANDANA DUA VS. STATE [LAWS(DLH)-2021-8-161] [REFERRED TO]
DAYANAND G. NARVEKAR VS. STATE [LAWS(BOM)-2013-7-162] [REFERRED TO]
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]
S.K. BADOLA AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2015-7-50] [REFERRED TO]
SATYA PRAKASH PANDEY & ANR. VS. STATE OF U.P. & ANR. [LAWS(ALL)-2017-1-3] [REFERRED TO]
ASHIM MAITRA VS. STATE OF WEST BENAGAL [LAWS(CAL)-2007-4-6] [REFERRED TO]
VISHAL CHAWLA VS. STATE [LAWS(DLH)-2019-7-510] [REFERRED TO]
KUNAL SINGH VS. CBI [LAWS(DLH)-2016-6-30] [REFERRED TO]
ABHAY ROY CHOWDHURY @ ABHAY RAY CHOWDHURY VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2019-3-85] [REFERRED TO]
VIPIN SHARMA VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-11-45] [REFERRED TO]
BHANU PRATAP SHAHI VS. STATE OF JHARKHAND [LAWS(JHAR)-2022-5-41] [REFERRED TO]
STATE OF GUJARAT VS. HAFIZHUSAIN @ ADNAN @ JAID TAJJUDIN GOSMOHIDDIN MULLA [LAWS(GJH)-2022-11-58] [REFERRED TO]
HITESH VARMA VS. STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2015-2-181] [REFERRED TO]
VISHNU RAJORIA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2009-7-83] [REFERRED TO]
PREMCHAND GUPTA VS. STATE OF M.P. [LAWS(MPH)-2014-9-37] [REFERRED TO]
AJAY AGRAWAL VS. KALICHARAN SHIVHARE & ANOTHER [LAWS(MPH)-2013-7-442] [REFERRED]
KRISHAN KUMAR AND OTHERS VS. STATE OF HARYANA [LAWS(P&H)-2011-12-174] [REFERRED TO]
PURSHOTTAMBHAI SWAROOPCHAND SONI VS. STATE OF GUJARAT [LAWS(GJH)-2011-4-283] [REFERRED TO]
BALUBHAI TAKHAJI JADEJA VS. STATE OF GUJARAT [LAWS(GJH)-2012-1-183] [REFERRED TO]
SANJEEV KUMAR DANDONA VS. C.B.I. [LAWS(DLH)-2010-5-266] [REFERRED TO]
RITA HANDA VS. CBI [LAWS(DLH)-2008-8-98] [REFERRED TO]
NIRAJAN KUMAR VS. STATE [LAWS(DLH)-2008-1-118] [REFERRED TO]
NEERAJ GUPTA VS. C B I [LAWS(DLH)-2007-4-22] [REFERRED TO]
D. MALIK VS. STATE AND OTHERS [LAWS(DLH)-2007-8-288] [REFERRED TO]
MATHURA DASS VS. STATE [LAWS(DLH)-2003-3-26] [REFERRED]
DILIP PURUSHOTTAMRAO PATHAK VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-9-4] [REFERRED TO]
RAMDAS KACHRU WADKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2005-10-46] [REFERRED TO]
AMITABH RAI SARMA VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GAU)-2019-5-149] [REFERRED TO]
RAMKUWAR VS. STATE OF HARYANA [LAWS(P&H)-2020-1-434] [REFERRED TO]
RAKESH KUMAR VS. STATE OF UTTARANCHAL [LAWS(UTN)-2011-3-9] [REFERRED TO]
MOHAN LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-7-142] [REFERRED TO]
NARAYAN LAL DEPURA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2022-5-317] [REFERRED TO]
SHATRUDHAN TIWARI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2022-4-286] [REFERRED TO]
SURESH KUMAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2011-5-64] [REFERRED TO]
NARENDRA MISHRA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2022-2-28] [REFERRED TO]
RAM PRAVESH RAI VS. THE UNION OF INDIA AND ORS. [LAWS(PAT)-2016-3-38] [REFERRED TO]
SATYA NARYAN SHARMA VS. STATE OF BIHAR [LAWS(PAT)-2017-10-86] [REFERRED TO]
BALLI CHAUDHARY ALIAS RAKESH VS. STATE OF M.P. [LAWS(MPH)-2022-1-51] [REFERRED TO]
VIJAY KUMAR AGARWAL VS. MAHESH KUMAR AGARWAL [LAWS(UTN)-2009-12-110] [REFERRED]
SANTOSH KUMAR VS. STATE OF BIHAR [LAWS(PAT)-2019-4-191] [REFERRED TO]
BATHIRAMMAL VS. K KALYANASUNDARAM [LAWS(MAD)-2007-4-49] [REFERRED TO]
SELVI J JAYALALITHA VS. UNION OF INDIA [LAWS(MAD)-2006-12-7] [REFERRED TO]
PRABHAT KUMAR SINHA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2014-2-281] [REFERRED TO]
RAJ KUMAR CHAUDHARY VS. STATE [LAWS(ALL)-2011-5-288] [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]
BHARATBHAI NEMABHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2009-11-128] [REFERRED TO]
DALI DAS VS. ANANDAMOY DAS [LAWS(CAL)-2022-7-131] [REFERRED TO]
OM PRAKASH KAPOOR @ O.P. KAPOOR VS. STATE [LAWS(ALL)-2019-12-30] [REFERRED TO]
SOHANVEER SINGH VS. STATE OF U. P. [LAWS(ALL)-2020-9-45] [REFERRED TO]
DEV NATH VERMA VS. STATE [LAWS(ALL)-2019-10-249] [REFERRED TO]
RAKESH KUMAR HANSH VS. THE STATE OF U.P. AND ORS. [LAWS(ALL)-2015-7-61] [REFERRED TO]
ANOOP SINGH VS. STATE [LAWS(DLH)-2017-5-279] [REFERRED TO]
MAFIBEN KEVABHAI RABARI VS. STATE OF GUJARAT [LAWS(GJH)-2021-8-206] [REFERRED TO]
BHAGWANDAS VS. STATE OF GUJARAT [LAWS(GJH)-2021-7-496] [REFERRED TO]
SATISH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-12-56] [REFERRED TO]
NARENDRA SINGH VS. STATE OF M.P. [LAWS(MPH)-2015-6-4] [REFERRED TO]
UTTAM TOLANI VS. STATE OF M P [LAWS(MPH)-2018-5-136] [REFERRED TO]
RAMESH SHARMA VS. STATE OF M.P. [LAWS(MPH)-2018-5-259] [REFERRED TO]
RAMESH SINGH KIRAR AND ANOTHER VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2017-6-57] [REFERRED TO]
SURESH SHARMA VS. STATE OF M.P. [LAWS(MPH)-2017-2-55] [REFERRED TO]
MOHAN S/O. LAXMAN BHANDARE VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2021-8-106] [REFERRED TO]
MEENAKSHI SUNDARAM RADHA KRISHNA VS. STATE OF A P [LAWS(APH)-2002-4-52] [REFERRED TO]
J. MURALIDHAR GOUD VS. STATE OF TELANGANA [LAWS(TLNG)-2018-11-26] [REFERRED TO]
RAMENDRA KUMAR SINHA (RANGER) VS. THE STATE OF BIHAR AND ANOTHER [LAWS(PAT)-2018-3-454] [REFERRED TO]
AMAN KUMAR AND PAWAN KUMAR VS. STATE OF U.T. CHANDIGARH [LAWS(P&H)-2015-2-8] [REFERRED TO]
RAHUL GUPTA VS. STATE OF PUNJAB [LAWS(P&H)-2014-9-273] [REFERRED]
PRADEEP CHAUHAN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2012-7-32] [REFERRED TO]
RAJNI FOUZDAR VS. STATE OF M.P. [LAWS(MPH)-2013-3-30] [REFERRED TO]
NUTAN FOUZDAR VS. STATE OF M.P. [LAWS(MPH)-2013-3-28] [REFERRED TO]
KISHORE BHAGTANI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-11-14] [REFERRED TO]
ESWARAN VS. STATE REP BY DEPUTY SUPERINTENDENT OF POLICE [LAWS(MAD)-2018-8-501] [REFERRED TO]
N.RAJESWARI VS. STATE [LAWS(MAD)-2019-2-232] [REFERRED TO]
ARIF KHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2018-7-215] [REFERRED TO]
ARVIND KUMAR JAIN VS. STATE OF RAJ. [LAWS(RAJ)-2015-2-97] [REFERRED TO]
SANJAY VS. NARCOTIC CONTROL BUREAU [LAWS(RAJ)-2021-9-159] [REFERRED TO]
M. NAGARAJU VS. STATE OF TELANGANA [LAWS(TLNG)-2021-7-4] [REFERRED TO]
ALEXANDER VS. C B I [LAWS(KER)-2006-3-95] [REFERRED TO]
K. SUBRAMANIAN VS. STATE [LAWS(MAD)-2021-4-180] [REFERRED TO]


JUDGEMENT

Phukan, J. - (1.)Leave is granted.
(2.)The appellant at the relevant time was a Lecturer in Y.B. Chavan College, Kolhapur, State of Maharashtra, a college run by the Municipal Corporation and affiliated to the Shivaji University, Kolhapur. The appellant received a letter from the University inviting him to evaluate the papers in Accountancy (theory) at the B.Com. IInd Year examination, which was accepted. On 1st May, 1986, one Ashok Salokhe, who also appeared in the said examination, approached the appellant and expressed his inability to clear the above paper which was to be examined by the appellant. According to the prosecution the appellant demanded Rs. 400/- from him and on the next day, around 4.30 p.m. the appellant accepted Rs. 400/- from him and thereafter scored out the previous marks given on the answer script and increased the number to enable the said student to get through the paper in question. It was the further case of the prosecution that private individuals tried to lay trap on 2nd May to prove acceptance of the amount by the appellant. The Registrar of the University on getting information of the alleged occurrence took away all the answer scripts from the appellant. After one week, i.e. on 9th May, 1986, the Deputy Registrar of the University filed a First Information Report before the police against the appellant. On the next day, the police searched the house of the appellant in his absence but nothing incriminating was found. Ten months after the above alleged occurrence, statements of Salokhe and one Sawant were recorded by police and thereafter charge sheet was filed against the appellant under Section 161/477A of the Indian Penal Code and Section 5(2) read with Section 5(1)(d) of the Prevention of Corruption Act, 1947 and process was issued to the appellant calling upon him to stand trial for the alleged offences. The appellant approached the High Court of Judicature of Bombay by filing a Writ Petition under Art. 227 of the Constitution read with Section 482 of the Code of Criminal Procedure for quashing the charges which was disposed of with the observation that 'prima facie the prosecution case seemed to be resting on flimsy foundation'. However, instead of quashing the charges directed the appellant to approach the trial Court. Accordingly, an application under Section 227 of the Code of Criminal Procedure was filed before the Special Judge, which was dismissed. Being aggrieved by the said order, the appellant filed a Revision Petition before the High Court, which was also dismissed by the impugned judgment.
(3.)Two points need our consideration, namely, (1) whether the appellant was a public servant at the relevant time for invoking Section 5 of the Prevention of Corruption Act, 1947, and (2) whether the charges against the appellant on the very face of it are redolent of improbability and absurdity and there is not even remote chance of the charges ultimately culminating into conviction.


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