SUKHBIR SINGH Vs. STATE OF HARYANA
LAWS(SC)-2002-2-30
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on February 20,2002

SUKHBIR SINGH Appellant
VERSUS
STATE OF HARYANA Respondents


Referred Judgements :-

DULI CHAND V. DELHI ADMN [REFERRED TO]
VIRENDER V. STATE (NCT) OF DELHI [REFERRED TO]
VIRENDER V. STATE (NCT) OF DELHI [REFERRED TO]
DULI CHAND VS. DELHI ADMINISTRATION [REFERRED TO]
RAMANIKLAL GOKALDAS VS. STATE OF GUJARAT [REFERRED TO]
RAMANBHAI NARANBHAI PATEL VS. STATE OF GUJARAT [REFERRED RELIED ON (PARA 9) 4.]



Cited Judgements :-

STATE VS. NAUSHAD [LAWS(DLH)-2014-4-236] [REFERRED TO]
ASHOK KUMAR VS. STATE [LAWS(DLH)-2014-1-287] [REFERRED TO]
BABUL SARMA VS. STATE OF ASSAM [LAWS(GAU)-2021-4-3] [REFERRED TO]
HARI NARAYAN @ GUDDU UPADHYAY VS. STATE OF U P [LAWS(ALL)-2015-8-370] [REFERRED]
VIJAY KANWAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-9-20] [REFERRED TO]
SUKHRAM MANDAVI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-8-46] [REFERRED TO]
DILHARAN VARMA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-8-60] [REFERRED TO]
VEERSINGH VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-4-50] [REFERRED TO]
SUBAN PATEL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-1-74] [REFERRED TO]
BHEERA NARWAS VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-7-48] [REFERRED TO]
MANGAL AGARIYA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-7-49] [REFERRED TO]
SANNU KAVASI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-7-23] [REFERRED TO]
DHARAM SINGH VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-8-86] [REFERRED TO]
ITWARU RAM VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-11-154] [REFERRED TO]
SANJAY KUMAR PRAJAPATI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-11-14] [REFERRED TO]
KURSHNA RADHESHYAM NANHE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2004-1-152] [REFERRED]
ONKAR VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-2-395] [REFERRED TO]
JOHNY VS. STATE OF KERALA [LAWS(KER)-2010-1-57] [REFERRED TO]
AHMED SAYEED VS. STATE OF M.P. [LAWS(MPH)-2022-1-27] [REFERRED TO]
BABULAL VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-7-43] [REFERRED TO]
ANTU VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2008-2-108] [REFERRED TO]
BHARAT SONI VS. STATE OF C.G. [LAWS(CHH)-2009-11-58] [REFERRED TO]
JHANDU RAM KORWA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-2-17] [REFERRED TO]
RAJU VS. STATE OFF CHHATTISGARH [LAWS(CHH)-2023-2-70] [REFERRED TO]
REENA SANDEY VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-1-23] [REFERRED TO]
THAKUR RAM VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-8-16] [REFERRED TO]
RAJU VS. STATE [LAWS(DLH)-2018-1-65] [REFERRED TO]
VIKAS AND ORS. VS. THE STATE (GOVT. OF NCT), DELHI AND ORS. [LAWS(DLH)-2016-3-194] [REFERRED TO]
MADHUKAR KISANRAO CHATUR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2004-2-95] [REFERRED TO]
ROHIT KUMAR SAHU VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-6-19] [REFERRED TO]
GANESH YADAV VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-6-52] [REFERRED TO]
NARJU DUGGA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-7-53] [REFERRED TO]
PAPPI YADAV VS. STATE OF U.P. [LAWS(ALL)-2017-8-5] [REFERRED TO]
KISHAN MUKUNDRAO LANDGE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-2-127] [REFERRED TO]
SURESH SHRIPAL CHOUGULE VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2016-12-78] [REFERRED TO]
YOGESHWAR @ BABLOO VS. STATE [LAWS(DLH)-2012-2-402] [RELIED ON]
STATE OF GUJARAT VS. BHAGWANBHAI KARSHANBHAI BARAIYA [LAWS(GJH)-2015-3-12] [REFERRED TO]
LAL MOHAN NAG VS. STATE OF BIHAR [LAWS(JHAR)-2019-8-102] [REFERRED TO]
MUNINDER PANJETA VS. STATE OF NCT OF DELHI [LAWS(DLH)-2022-9-154] [REFERRED TO]
DURG PAL VS. STATE [LAWS(DLH)-2015-4-191] [REFERRED TO]
DHARMENDER PANDEY VS. STATE [LAWS(DLH)-2015-4-262] [REFERRED TO]
RAJANI CHANGMAI VS. STATE OF ASSAM [LAWS(GAU)-2018-1-12] [REFERRED TO]
ABDUL RAHMAN VS. STATE OF ASSAM [LAWS(GAU)-2017-12-65] [REFERRED TO]
BIREN TAMULI VS. STATE OF ASSAM [LAWS(GAU)-2010-3-21] [REFERRED TO]
MADAN LAL SAHU VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-7-46] [REFERRED TO]
SUNDER LAL YADAV VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-7-50] [REFERRED TO]
STATE OF GUJARAT VS. DHARMESH @ SUKHDEV @ KALIO [LAWS(GJH)-2014-2-200] [REFERRED TO]
SANJEEV VS. STATE OF KARNATAKA [LAWS(KAR)-2019-3-285] [REFERRED TO]
STATE VS. RAM NATH CHOUDHARY [LAWS(DLH)-2020-1-142] [REFERRED TO]
BHAGWAN DASS & OTHERS VS. STATE OF J&K [LAWS(J&K)-2017-12-92] [REFERRED TO]
POPATLAL GOVARAM THAKAR VS. STATE OF GUJARAT [LAWS(GJH)-2007-4-29] [REFERRED TO]
DIL BAHADUR VS. STATE OF U.P. [LAWS(ALL)-2017-3-190] [REFERRED TO]
ANUJ KUMAR TIWARI VS. STATE OF THE NCT OF DELHI [LAWS(DLH)-2016-3-167] [REFERRED TO]
GAGANDEEP SINGH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-10-117] [REFERRED TO]
LAL SAHEB MAHANAND PAL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2012-2-112] [REFERRED TO]
BANWARI AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2015-11-66] [REFERRED TO]
LAXMAN MUCHAKI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-10-13] [REFERRED TO]
SHARAD KUMAR SAHU VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-11-65] [REFERRED TO]
SHIVLAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-7-34] [REFERRED TO]
RAMSINGH GOND VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-7-98] [REFERRED TO]
RAMBABU VS. STATE OF M. P. [LAWS(MPH)-2022-2-251] [REFERRED TO]
K. RAVI KUMAR VS. STATE OF KARNATAKA [LAWS(SC)-2014-11-55] [REFERRED TO]
BHAGWAN TUKARAM DANGE VS. STATE OF MAHARASHTRA [LAWS(SC)-2014-3-22] [REFERRED TO]
KANHAIYA LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2014-5-420] [REFERRED TO]
PREMSINGH S/O DEOJI AND ORS VS. STATE OF M P AND ORS [LAWS(MPH)-2013-9-269] [REFERRED]
BHURA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2019-7-62] [REFERRED TO]
RAVINDRA SHALIK NAIK VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-3-70] [REFERRED TO]
ABDUL RAIS ABDUL MUNAF VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-12-45] [REFERRED TO]
VICKY KUMAR VS. STATE [LAWS(DLH)-2012-12-185] [REFERRED TO]
ALBERT EZUNG VS. STATE GOVT. OF NCT OF DELHI [LAWS(DLH)-2013-5-346] [REFERRED TO]
DEVENDER @ D K VS. TATE NCT OF DELHI [LAWS(DLH)-2013-9-321] [REFERRED TO]
GANESH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-3-280] [REFERRED]
BHARAT SONI VS. STATE OF C.G [LAWS(CHH)-2009-9-35] [REFERRED TO]
BALAK RAM MANJHI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-10-26] [REFERRED TO]
DEONARAYAN PANDO VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-8-48] [REFERRED TO]
RANCHHODBHAI BALABHAI BARIA VS. STATE OF GUJARAT [LAWS(GJH)-2014-7-206] [REFERRED TO]
DEVPRAKASH VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-7-28] [REFERRED TO]
LALIT PATEL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-8-35] [REFERRED TO]
GORELAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-8-52] [REFERRED TO]
VIJAY PAL VS. STATE (GOVT. OF NCT OF DELHI) [LAWS(DLH)-2015-2-328] [REFERRED TO]
LALIT ALIAS LUCKY VS. STATE [LAWS(DLH)-2019-10-121] [REFERRED TO]
C. HIA HLUNA VS. STATE OF MIZORAM [LAWS(GAU)-2018-10-95] [REFERRED TO]
DEVDAS @ PRAVIN KISHANBHAI KAHAR VS. STATE OF GUJARAT [LAWS(GJH)-2013-4-328] [REFERRED TO]
SURESHKUMAR @ SURIYO DEVENDRABHAI PARMAR VS. STATE OF GUJARAT [LAWS(GJH)-2013-7-462] [REFERRED TO]
RAJUBHAI BHAIJIBHAI VAGHARI VS. STATE OF GUJARAT [LAWS(GJH)-2013-10-267] [REFERRED TO]
MANGRA MAJHI VS. STATE OF ASSAM [LAWS(GAU)-2021-2-69] [REFERRED TO]
NABAJYOTI RANGAI VS. STATE OF ASSAM [LAWS(GAU)-2021-8-70] [REFERRED TO]
SHAITAN S/O BHURA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2017-9-181] [REFERRED TO]
SHARDA NAND VS. STATE OF PUNJAB [LAWS(P&H)-2004-2-30] [REFERRED TO]
TEJMAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2022-5-95] [REFERRED TO]
MOHINDER SINGH VS. STATE OF PUNJAB [LAWS(SC)-2006-3-95] [REFERRED TO]
MUKESH VS. STATE OF MADHYA PRADESH [LAWS(SC)-2002-8-61] [REFERRED]
RUKIA BEGAM VS. STATE OF TRIPURA [LAWS(TRIP)-2019-6-30] [REFERRED TO]
STATE OF GUJARAT VS. SHABIRHUSSAIN RASULBHAI VORA [LAWS(GJH)-2015-1-126] [REFERRED TO]
TRILOK SINGH VS. STATE [LAWS(DLH)-2014-1-317] [REFERRED TO]
NEERAJ ALIAS NAGAR VS. STATE NCT OF DELHI [LAWS(DLH)-2019-11-273] [REFERRED TO]
BASIULLAH VS. STATE [LAWS(DLH)-2016-5-221] [REFERRED TO]
ASHOK KUMAR CHATURVEDI VS. UNION OF INDIA [LAWS(ALL)-2005-10-138] [REFERRED TO]
KASHMIRA VS. STATE [LAWS(ALL)-2017-1-289] [REFERRED TO]
RAKESH VS. STATE OF U P [LAWS(ALL)-2016-7-252] [REFERRED]
HABEEB AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2016-4-51] [REFERRED TO]
KAYEEL YADAV S/O MAHADEO PRASAD YADAV VS. STATE OF U P [LAWS(ALL)-2014-11-104] [REFERRED TO]
SHUVEDAR VS. STATE [LAWS(ALL)-2015-11-2] [REFERRED TO]
SHAIKH ASIF SHARPHODDIN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2004-2-21] [REFERRED TO]
DEEPAK DAGDUBA THORAT VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-12-26] [REFERRED TO]
MEENARAM VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-8-37] [REFERRED TO]
GOVERDHAN SINGH GOND VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-10-14] [REFERRED TO]
KAUSHALNATH NAGESIYA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-8-64] [REFERRED TO]
SHYAMLAL NAG VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-11-29] [REFERRED TO]
JOLEN SOBER ACCUSED VS. STATE OF ASSAM [LAWS(GAU)-2004-3-59] [REFFERD TO ,2002 AIR SCW 936 : (2002) 3 SCC 327 9. 1 1]
VINOD KUMAR @ DOLLY VS. STATE OF DELHI [LAWS(DLH)-2009-10-300] [REFERRED TO]
SUNIL KUMAR VS. STATE OF KERALA [LAWS(KER)-2009-8-130] [REFERRED TO]
MOTIYA @ MOTILAL VS. STATE OF M P [LAWS(MPH)-2019-1-123] [REFERRED TO]
ANKUSH SHIVAJI GAIKWAD VS. STATE OF MAHARASHTRA [LAWS(SC)-2013-5-17] [REFERRED TO]
JALEB KHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2004-11-21] [REFERRED TO]
UPENDRA YADAV VS. STATE OF BIHAR [LAWS(PAT)-2006-1-51] [REFERRED TO]
RAISINGBHAI HEMABHAI BARIA VS. STATE OF GUJARAT [LAWS(GJH)-2013-6-380] [REFERRED TO]
STATE OF GUJARAT VS. DHARMESH, SUKHDEV, KALIO [LAWS(GJH)-2014-2-299] [REFERRED TO]
VED PRAKASH VS. STATE [LAWS(DLH)-2016-3-92] [REFERRED TO]
JAGRAJ SINGH VS. STATE OF DELHI [LAWS(DLH)-2019-4-353] [REFERRED TO]
JAMIL @ JAMIR VS. STATE (GOVT NCT OF DELHI) [LAWS(DLH)-2018-1-45] [REFERRED TO]
PURAN VS. STATE [LAWS(DLH)-2018-7-680] [REFERRED TO]
VINOD VS. STATE NCT OF DELHI [LAWS(DLH)-2011-5-159] [REFERRED TO]
PHOOL SINGH VS. STATE [LAWS(DLH)-2015-4-323] [REFERRED TO]
MANNU VS. STATE [LAWS(DLH)-2014-4-242] [REFERRED TO]
CHHIAHHLUNA VS. STATE OF MIZORAM [LAWS(GAU)-2018-10-111] [REFERRED TO]
RAJEN BARUAH VS. STATE OF ASSAM [LAWS(GAU)-2022-5-40] [REFERRED TO]
FURQAN VS. STATE OF U.P. [LAWS(ALL)-2017-8-322] [REFERRED TO]
RAM PRATAP VS. STATE OF U.P. [LAWS(ALL)-2016-2-205] [REFERRED TO]
KAILASH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-3-26] [REFERRED TO]
KRUSHNA RADHESHYAM NANHE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2004-1-127] [REFERRED TO]
RAM AVTAR VS. STATE [LAWS(DLH)-2010-4-100] [REFERRED TO]
BALGONDA DAULATA PATIL AND ORS. VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-11-50] [REFERRED TO]
TAYYAB VS. STATE NCT OF DELHI [LAWS(DLH)-2013-11-137] [REFERRED TO]
DARSHAN SINGH VS. STATE [LAWS(DLH)-2013-12-146] [REFERRED TO]
BAIDAR ALAMI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-11-68] [REFERRED TO]
AJIT KUMAR RAUTIYA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-7-54] [REFERRED TO]
VINOD BANJARE VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-9-18] [REFERRED TO]
NAND KISHORE GIRI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-1-39] [REFERRED TO]
PRAJA RAM VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-1-55] [REFERRED TO]
NARMADA RAM VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-10-23] [REFERRED TO]
CHANDRAMANI JATWAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-7-88] [REFERRED TO]
RAMKUMAR DHIWAR VS. STATE OF CHATTISGARH [LAWS(CHH)-2023-6-53] [REFERRED TO]
SAIKOAT VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-7-34] [REFERRED TO]
GOKUL SINGH VS. STATE OF M P [LAWS(MPH)-2003-11-36] [REFERRED TO]
DILIP SHAW @ SANATAN VS. STATE OF WEST BENGAL [LAWS(SC)-2020-3-22] [REFERRED TO]
VAJIA @ VAJE RAM S/O GOTIYA @ GOUTAM, AGED 38 YEARS, BY CASTE ADIVASI, RESIDENT OF BILDI, P.S. SUHAGPURA, DISTRICT PRATAPGARH (RAJ.) (PRESENTLY LODGED IN CENTRAL JAIL, UDAIPUR) VS. STATE OF RAJASTHAN [LAWS(RAJ)-2017-1-82] [REFERRED TO]
GHAPOO YADAV VS. STATE OF MADHYA PRADESH [LAWS(SC)-2003-2-15] [RELIED ON]
RAM PAL VS. STATE OF HARYANA [LAWS(P&H)-2019-5-41] [REFERRED TO]
ASHOKAN, S/O. CHAKKAN VS. STATE OF KERALA REPRESENTED BY PUBLIC PROSECUTOR [LAWS(KER)-2012-11-185] [REFERRED TO]
SHANKARLAL VS. STATE OF M.P. [LAWS(MPH)-2015-9-25] [REFERRED TO]
MANOJ MATHEW S/O. MATHAI VS. STATE OF KERALA [LAWS(KER)-2010-7-141] [REFERRED TO]
PREMSINGH S/O DEOJI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2013-9-17] [REFERRED TO]
GANGA RAM VS. STATE OF UTTARAKHAND [LAWS(UTN)-2020-2-73] [REFERRED TO]
PRAKASH KUMAR MEWARI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2022-11-114] [REFERRED TO]
SURESH CHANDRA VS. STATE OF U P [LAWS(SC)-2005-7-35] [REFERRED TO]
SUCHAND BOURI VS. STATE OF WEST BENGAL [LAWS(SC)-2009-4-98] [REFERRED TO]
MADAN SINGH VS. STATE OF BIHAR [LAWS(SC)-2004-4-17] [REFERRED TO]
MACHHINDRA @ AVINASH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-12-182] [REFERRED TO]
SOHEL AHMED VS. STATE [LAWS(DLH)-2016-3-184] [REFERRED TO]
SULTAN ALIAS KALLU MOHD VS. STATE [LAWS(DLH)-2011-7-467] [REFERRED TO]
RAKESH KUMAR VS. STATE OF DELHI [LAWS(DLH)-2007-5-240] [REFERRED TO]
MOHD SULTAN ALIAS KALLU VS. STATE [LAWS(DLH)-2011-7-81] [REFERRED TO]
VIJAY VS. STATE OF GOA [LAWS(BOM)-2023-1-234] [REFERRED TO]
SITARAM GOVIND KAMBLE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-9-138] [REFERRED TO]
RAMDAYAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-9-46] [REFERRED TO]
SHYAMLAL SINGH VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-11-1] [REFERRED TO]
SANTOSH YADAV VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-3-69] [REFERRED TO]
CHANDRAKUMAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-8-58] [REFERRED TO]
BAISAKHU GOND VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-8-78] [REFERRED TO]
SALIK RAM MANJHI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-9-14] [REFERRED TO]
RAJURAM USENDI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-7-38] [REFERRED TO]
NAROTTAM THAKUR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-5-21] [REFERRED TO]
BUDHWAR SINGH VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-11-58] [REFERRED TO]
RATIYA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-8-40] [REFERRED TO]
CHANDAN PAUL & ANR VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-9-129] [REFERRED TO]
CHARANJIT SEN VS. THE STATE OF WEST BENGAL [LAWS(CAL)-2015-9-41] [REFERRED TO]
MUNNA LAL VS. STATE OF U P [LAWS(ALL)-2015-8-371] [REFERRED]
MONU SINGH AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2016-2-103] [REFERRED TO]
VISHWA NATH AND ORS. VS. STATE [LAWS(ALL)-2016-4-92] [REFERRED TO]
BILLOO VS. STATE OF U P [LAWS(ALL)-2019-5-276] [REFERRED TO]
AMAR PAL MAURYA VS. STATE OF U P [LAWS(ALL)-2018-5-121] [REFERRED TO]
SINGLA VS. STATE OF M P [LAWS(MPH)-2019-1-122] [REFERRED TO]
VADLA CHANDRAIAH VS. STATE OF ANDHRA PRADESH [LAWS(SC)-2006-12-100] [REFERRED TO]
SHANKAR DIWAL WADU VS. STATE OF MAHARASHTRA [LAWS(SC)-2007-3-18] [REFERRED TO]
SHEIK RAFI VS. STATE OF ANDHRA PRADESH [LAWS(SC)-2007-4-114] [REFERRED TO]
ANIL VS. STATE OF NCT OF DELHI [LAWS(DLH)-2017-4-236] [REFERRED TO]
FAGNI BAI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-8-34] [REFERRED TO]
ANANDRAM VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-9-27] [REFERRED TO]
SUKI BAI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-7-43] [REFERRED TO]
MOHAN VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-6-63] [REFERRED TO]
BHAIYA LAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-7-27] [REFERRED TO]
AATRAM SANTI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-9-26] [REFERRED TO]
JIWAN SHESHRAO SARATE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-9-213] [REFERRED TO]
BABLU @ KUBED ALI VS. STATE OF WEST BENGAL [LAWS(CAL)-2015-6-146] [REFERRED TO]
ASHISH SAHU AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2016-2-19] [REFERRED TO]
RAJ KISHORE AWASTHI AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2016-5-10] [REFERRED TO]
RAMANBHAI PUJABHAI VAGHRI VS. STATE OF GUJARAT [LAWS(GJH)-2013-4-346] [REFERRED TO]
RAM PRASAD BHATRA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-8-47] [REFERRED TO]
CHAINA KODAKU VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-9-8] [REFERRED TO]
TELIRAM VS. STATE OF CHHATTISGARH [LAWS(CHH)-2023-9-10] [REFERRED TO]


JUDGEMENT

- (1.)Appellant-Sukhbir Singh (in Crl. A. No. 650 of 1992) and 8 other accused persons were arrested in FIR No. 166 dated 22-9-1986 of the Police Station Ganaur and after investigation charged for the offences punishable under Ss. 302, 307, 326, 324, 323, 148 and 452 read with S. 149 of the Indian Penal Code by the Additional Sessions Judge, Sonepat. After completion of the trial, appellant-Sukhbir Singh was convicted under S. 302, I.P.C. and sentenced to imprisonment for life besides paying a fine of Rs. 1000/-. The other accused persons were convicted under S. 302 read with S. 149 and sentenced to imprisonment for life besides paying a fine of Rs. 1000/- each. All the accused persons were also convicted under Ss. 326/149 and sentenced to three years R.I. and fine of Rs. 500/- each. Upon conviction under S. 148, I.P.C., the respondents were sentenced to undergo R.I. for one year and upon conviction under Ss. 324/149, I.P.C. to undergo R.I. for one year each. They were also convicted under Ss. 323/149 and sentenced to six months R.I. All the substantive sentences were directed to run concurrently. The appeals filed by the accused persons were disposed of vide the judgment impugned in these appeals by which the conviction and sentence of Sukhbir Singh, appellant under Section 302, I.P.C. was upheld. The conviction and sentence of all the other accused persons under Ss. 302/149 was, however, set aside. Their convictions and sentences under Ss. 326, 323, 324 with the aid of S. 149, I.P.C. was also set aside. Detention already suffered by accused-Pala, Ram Chander, Behari, Baljit, Kidara, Raj, Darya and Tara was considered as sufficient sentence for their respective convictions and for their individual acts under Ss. 324 and 323 of the I.P.C. Pala, accused was further convicted under S. 326 of the I.P.C. and sentenced to undergo three years Rigorous Imprisonment besides paying a fine of Rs. 500/-. The Court found that the said accused has already undergone the sentence awarded.
(2.)Not satisfied with his conviction and sentence, accused-Sukhbir Singh has filed Criminal Appeal No. 650 of 1992 whereas the State of Haryana has filed S.L.P. against the acquittal of the rest of the accused persons. Leave has been granted in the SLP and as the respondents are represented, no separate notices have been issued to them. As accused-Ram Chander died after the judgment of the appellate Court, he has not been impleaded as a party-respondent in the SLP filed by the State. As Sukhbir Singh convict accused-appellant has wrongly been added a party-respondent in the appeal filed by the State, his name is deleted from the array of the respondents therein.
(3.)As the facts of the case and the question of law is common in both the appeals, they are being disposed of by this common judgment.


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