RAMDAS Vs. STATE OF MAHARASTRA
LAWS(SC)-2006-11-161
SUPREME COURT OF INDIA
Decided on November 07,2006

RAMDAS Appellant
VERSUS
STATE OF MAHARASHTRA Respondents


Referred Judgements :-

PANDURANG AND OTHERS V. STATE OF HYDERABAD [REFERRRED TO]



Cited Judgements :-

S BALARAMAN VS. STATE [LAWS(MAD)-2009-6-354] [REFERRED TO]
STATE OF KARNATAKA VS. CHANDRASHEKHAR C [LAWS(KAR)-2021-12-88] [REFERRED TO]
ANAND GOPAL VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2022-9-155] [REFERRED TO]
DINESH KUMAR AND ORS. VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2015-6-35] [REFERRED TO]
ANIL THAKUR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2015-8-57] [REFERRED TO]
SALIM KHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2015-2-169] [REFERRED TO]
NAND KISHORE URF NAND BIHARI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2017-4-133] [REFERRED TO]
SANGAY BHUTIA VS. STATE OF SIKKIM [LAWS(SIK)-2019-8-4] [REFERRED TO]
PLIS KHYMDEIT VS. STATE OF MEGHALAYA [LAWS(MEGH)-2020-3-14] [REFERRED TO]
SHAILENDRA SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2009-7-89] [REFERRED TO]
BABLU ALIAS AJAY RATHORE VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2013-2-89] [REFERRED TO]
SUNIL VS. STATE OF DELHI [LAWS(DLH)-2023-6-72] [REFERRED TO]
MAHASUKHRAI KESHAVLAL JOSHI VS. STATE OF GUJARAT [LAWS(GJH)-2007-3-26] [REFERRED TO]
RAMA SHANKAR VS. STATE [LAWS(DLH)-2014-4-326] [REFERRED TO]
MOHAN HALDER VS. STATE OF WEST BENGAL [LAWS(CAL)-2018-10-136] [REFERRED TO]
BABU SHAH AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2015-10-49] [REFERRED TO]
BHAIYYA LAL & ORS VS. STATE OF U P [LAWS(ALL)-2014-8-417] [REFERRED TO]
NEEL KANTH VS. STATE OF U P [LAWS(ALL)-2014-12-335] [REFERRED TO]
PUNEET VS. STATE OF U P [LAWS(ALL)-2014-3-345] [REFERRED TO]
ASHOK TEWARI VS. STATE OF U P [LAWS(ALL)-2014-12-23] [REFERRED TO]
MOHD MOIN VS. STATE OF U. P. [LAWS(ALL)-2021-8-90] [REFERRED TO]
DOCTOR AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2016-4-17] [REFERRED TO]
PAPPU GUPTA VS. STATE OF U P [LAWS(ALL)-2015-4-90] [REFERRED TO]
BAIJ NATH & OTHERS VS. STATE [LAWS(ALL)-2015-7-377] [REFERRED]
ISHWAR KEWAT VS. STATE OF U.P. [LAWS(ALL)-2015-9-70] [REFERRED TO]
MOHAMMAD YUNUS VS. STATE OF U P [LAWS(ALL)-2016-1-315] [REFERRED]
JAYPRAKASH LAXMAN ABUTE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-10-193] [REFERRED TO]
RAJESH @ BOBBY VS. STATE (N.C.T. OF DELHI) [LAWS(DLH)-2010-5-251] [REFERRED TO]
SUKUMAR DEBBARMA VS. THE STATE OF TRIPURA [LAWS(TRIP)-2016-2-24] [REFERRED TO]
SRI. MANJUNATH HEBBAR VS. STATE OF KARNATAKA [LAWS(KAR)-2021-12-3] [REFERRED TO]
RAGHUVEER SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-3-36] [REFERRED TO]
HARIVADAN BABUBHAI PATEL VS. STATE OF GUJARAT [LAWS(SC)-2013-7-1] [REFERRED TO]
MAKRAJ LIMBOO VS. STATE OF SIKKIM [LAWS(SIK)-2021-1-1] [REFERRED TO]
JAGADEESAN VS. STATE OF KERALA [LAWS(KER)-2015-12-287] [REFERRED]
VED PARKASH VS. STATE OF HARYANA [LAWS(P&H)-2015-1-85] [REFERRED TO]
BHAGWAN DAS @ RAHUL @ TUNTA VS. STATE GOVT OF NCT OF DELHI [LAWS(DLH)-2018-9-71] [REFERRED TO]
JAMALAHMED NAZIRAHMED ANSARI VS. STATE OF GUJARAT [LAWS(GJH)-2008-11-44] [REFERRED TO]
YAMUNABAI W/O KUNDLIK SURYAWANSHI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2020-9-67] [REFERRED TO]
K.NAGA VENKATA VEERA RAJU VS. STATE OF A.P [LAWS(APH)-2023-2-58] [REFERRED TO]
THAKORE DINESHJI BALVANTJI VS. STATE OF GUJARAT [LAWS(GJH)-2016-7-365] [REFERRED TO]
PANCHSHIL ALIAS SAGAR RAMCHANDRA JAIN JANGALE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-1-73] [REFERRED TO]
RANJIT URANG VS. STATE OF TRIPURA [LAWS(GAU)-2013-2-18] [REFERRED TO]
MARTAND RAMCHANDRA LOKHARE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-3-307] [REFERRED]
MARTAND RAMCHANDRA LOHKARE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-3-14] [REFERRED TO]
PREM RAJ VS. STATE OF U.P. [LAWS(ALL)-2015-9-162] [REFERRED TO]
AJAI KUMAR VERMA VS. STATE OF U.P. [LAWS(ALL)-2016-1-50] [REFERRED TO]
PINTU GUPTA VS. STATE OF U.P. [LAWS(ALL)-2022-7-88] [REFERRED TO]
NANKIDAU VS. STATE OF MADHYA PRADESH [LAWS(CHH)-2012-5-13] [REFERRED TO]
PINTOO @ ARUN KUMAR VS. STATE OF U P [LAWS(ALL)-2014-9-367] [REFERRED TO]
ANIL KUMAR BAJPAI VS. STATE OF U P [LAWS(ALL)-2014-5-413] [REFERRED TO]
DATARAM VS. STATE OF U P [LAWS(ALL)-2014-10-209] [REFERRED TO]
RAJESH TRIPATHI S/O NAND LAL TIWARI VS. STATE OF U P [LAWS(ALL)-2014-10-226] [REFERRED TO]
GAYATRI VS. STATE OF U P [LAWS(ALL)-2014-3-63] [REFERRED TO]
JAMAL MAQBOOL & ORS VS. STATE OF U P [LAWS(ALL)-2014-11-335] [REFERRED TO]
SURINDER @ BHOLA VS. STATE (NCT OF DELHI) [LAWS(DLH)-2017-12-100] [REFERRED TO]
RUPCHAND MONDAL VS. STATE OF TRIPURA [LAWS(TRIP)-2013-9-4] [REFERRED TO]
RAM CHANDRA DAS @ RAMU VS. STATE OF TRIPURA [LAWS(TRIP)-2013-12-2] [REFERRED TO]
BHULU MUNDA VS. STATE OF TRIPURA [LAWS(TRIP)-2019-8-9] [REFERRED TO]
SHIB SANKAR DEBNATH @ SUBIR DEBNATH VS. STATE OF TRIPURA [LAWS(TRIP)-2017-3-5] [REFERRED TO]
SASTHI CHAKRABORTY VS. STATE OF TRIPURA [LAWS(TRIP)-2019-11-3] [REFERRED TO]
KANHAIYA LAL VS. STATE OF RAJASTHAN [LAWS(SC)-2013-4-77] [REFERRED TO]
SANDIP @ SANJAY @ TAKO CHHAGANBHAI UGHREJA VS. STATE OF GUJARAT & 1 [LAWS(GJH)-2016-1-286] [REFERRED]
SHTRUJITSINH RUPSINH GOHIL VS. STATE OF GUJARAT [LAWS(GJH)-2015-2-202] [REFERRED TO]
PRODIP DAS VS. STATE OF ASSAM [LAWS(GAU)-2012-9-41] [REFERRED TO]
SUBASH CHANDRA ADHIKARY VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2010-8-15] [REFERRED TO]
KOTHARI NISAD VS. STATE OF U.P. [LAWS(ALL)-2015-12-45] [REFERRED TO]
D.K. SINGH CHHEDA AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2015-7-304] [REFERRED TO]
RATAN LAL VS. STATE OF U.P. [LAWS(ALL)-2018-2-21] [REFERRED TO]
NINU SINGH VS. STATE OF U.P. [LAWS(ALL)-2017-6-39] [REFERRED TO]
STATE VS. LAXMAN PRASAD [LAWS(DLH)-2016-4-117] [REFERRED TO]
RAM LAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2012-6-50] [REFERRED TO]
DHARMENDRA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2010-9-16] [REFERRED TO]
RAMJEET VS. STATE OF U P [LAWS(ALL)-2014-11-387] [REFERRED TO]
KUWARLAL SON OF CHANDULAL PATLE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2012-2-46] [REFERRED TO]
STATE (GOVT. OF NCT OF DELHI) VS. CHARAN SINGH AND ORS. [LAWS(DLH)-2017-4-175] [REFERRED TO]
BALDEV SINGH VS. STATE OF H.P. [LAWS(HPH)-2018-11-33] [REFERRED TO]
STATE OF HP VS. RAMESH KUMAR [LAWS(HPH)-2010-7-6] [REFERRED TO]
SUKRU GOUDA VS. STATE OF ORISSA [LAWS(ORI)-2009-12-14] [REFERRED TO]
AVNISH KUMAR SHARMA VS. STATE OF HARYANA [LAWS(P&H)-2022-8-171] [REFERRED TO]
PALANICHAMY VS. STATE [LAWS(MAD)-2017-10-102] [REFERRED TO]
GIANI RAM VS. STATE OF HARYANA [LAWS(P&H)-2008-5-97] [REFERRED TO]
STATE OF J & K VS. AJIT RAJ ALIAS KAKA [LAWS(J&K)-2017-2-28] [REFERRED TO]
STATE OF M P VS. ARVIND JOSHI [LAWS(MPH)-2008-1-47] [REFERRED TO]
BHUPENDRA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2008-3-40] [REFERRED TO]
NAYYU @ NAYAZ AND OTHERS VS. STATE OF KARNATAKA [LAWS(KAR)-2013-1-113] [REFERRED TO]
BITU RAM VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2014-3-63] [REFERRED TO]
SURINDER KUMAR BABBAR AND ORS. VS. STATE GOVT. OF NCT OF DELHI AND ORS. [LAWS(DLH)-2015-7-92] [REFERRED TO]
BABUL RABI DAS VS. STATE OF TRIPURA [LAWS(GAU)-2012-5-36] [REFERRED TO]
STATE OF ARUNACHAL PRADESH VS. SAMAIL BAIJU [LAWS(GAU)-2010-5-50] [REFERRED TO]
INDRABAN CHAKMA @ BIJIMUA VS. STATE OF TRIPURA [LAWS(GAU)-2013-2-20] [REFERRED TO]
RAJ KUMAR VS. STATE OF U.P. [LAWS(ALL)-2014-12-76] [REFERRED TO]
SANJAY MAURYA VS. STATE OF U.P. [LAWS(ALL)-2014-12-77] [REFERRED TO]
RAM SINGH VS. STATE OF U P [LAWS(ALL)-2014-4-459] [REFERRED TO]
HANEEF AND ORS. VS. STATE [LAWS(ALL)-2015-11-80] [REFERRED TO]
TEK BAHDUR @ TEKENDER NATH VS. STATE (GOVT. OF NCT) OF DELHI [LAWS(DLH)-2013-10-55] [REFERRED TO]
PAPPU, SON OF MOHAMMAD ISMAEEL AND OTHER VS. STATE OF U.P. [LAWS(ALL)-2017-11-434] [REFERRED TO]
ROSHAN SINGH VS. STATE [LAWS(ALL)-2015-7-36] [REFERRED TO]
DILEEP VERMA VS. STATE OF U.P. [LAWS(ALL)-2016-5-93] [REFERRED TO]
SURESH VS. STATE OF U P [LAWS(ALL)-2016-6-68] [REFERRED]
RAJENDRA AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2016-3-79] [REFERRED TO]
STATE VS. MAHENDER [LAWS(DLH)-2016-3-149] [REFERRED TO]
MAHESH S/O. TARACHAND SURYWANSHI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-9-32] [REFERRED TO]
SANTOSH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2008-8-17] [REFERRED TO]
BALAJI TEACHERS TRAINING INSTITUTE FOR WOMEN VS. REGIONAL DIRECTOR SOUTHERN REGIONAL COMMITTEE NATIONAL COUNCIL FOR TEACHER EDUCATION [LAWS(MAD)-2007-11-508] [REFERRED TO]
GLORIA DOLMA VS. SAMRAT [LAWS(GAU)-2017-2-9] [REFERRED TO]
DEEPAK MAHTO VS. STATE OF JHARKHAND [LAWS(JHAR)-2014-7-29] [REFERRED TO]
M SATHIYAMOORTHY VS. STATE OF TAMIL NADU [LAWS(MAD)-2009-8-23] [REFERRED TO]
SHRIRAM & ANO VS. STATE OF M P [LAWS(MPH)-2017-11-206] [REFERRED TO]
BABU VS. STATE OF KERALA [LAWS(KER)-2013-4-97] [REFERRED TO]
BHASKAR PRASAD VS. STATE OF UTTARANCHAL [LAWS(UTN)-2019-11-10] [REFERRED TO]
ANIL TIWARY VS. STATE OF BIHAR [LAWS(PAT)-2021-8-106] [REFERRED TO]
FALGUNA DEBBARMA VS. STATE OF TRIPURA [LAWS(GAU)-2012-8-73] [REFERRED TO]
RAHAN UDDIN ALIAS KUKI VS. STATE OF ASSAM [LAWS(GAU)-2013-3-16] [REFERRED TO]
ALINDRA DEBBARMA VS. STATE OF TRIPURA [LAWS(GAU)-2009-6-18] [REFERRED TO]
GANGULA VENKATESWARA REDDY VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2008-12-70] [REFERRED TO]
LALMAND NABHIK CHAUDHARY VS. STATE [LAWS(BOM)-2009-7-1] [REFERRED TO]
LUTAWAN VS. STATE OF U.P. [LAWS(ALL)-2019-11-18] [REFERRED TO]
LALLA @ LAL SINGH THAKUR VS. STATE OF U.P. [LAWS(ALL)-2018-7-239] [REFERRED TO]
SUBHASH SON OF JAGANNATH BHURJI VS. STATE OF U.P. [LAWS(ALL)-2017-11-431] [REFERRED TO]
SHREE AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2015-8-52] [REFERRED TO]
ASIF VS. STATE OF U.P. [LAWS(ALL)-2015-8-96] [REFERRED TO]
YUNUS VS. STATE OF U.P. [LAWS(ALL)-2016-1-52] [REFERRED TO]
BHUGGAN @ MUNNU @ AMARJEET SINGH VS. STATE OF U P [LAWS(ALL)-2016-2-367] [REFERRED]
RAGHUVEER LODH VS. STATE OF U P [LAWS(ALL)-2016-3-263] [REFERRED]
KHUSHI LAL VS. STATE OF U P [LAWS(ALL)-2014-5-510] [REFERRED TO]
ANGNU LAL VS. STATE OF U P [LAWS(ALL)-2014-5-539] [REFERRED TO]
IKRAR VS. STATE [LAWS(ALL)-2014-1-482] [REFERRED TO]
KALLU VS. STATE OF U P [LAWS(ALL)-2014-9-408] [REFERRED TO]
KAMLESH VS. STATE OF U P [LAWS(ALL)-2014-9-577] [REFERRED TO]
SHYAMU SINGH VS. STATE OF U P [LAWS(ALL)-2014-8-381] [REFERRED TO]
JAYHIND SINGH VS. STATE OF U.P. [LAWS(ALL)-2015-12-133] [REFERRED TO]
LACHMI @ LAKSHMI KANTA KAMATH VS. STATE OF WEST BENGAL [LAWS(CAL)-2015-3-24] [REFERRED TO]
RAM VS. STATE OF UTTARAKHAND [LAWS(ALL)-2008-3-78] [REFERRED TO]
STATE (GOVT OF NCT OF DELHI) VS. JITENDER KUMAR [LAWS(DLH)-2017-7-358] [REFERRED TO]
STATE VS. WASIM AND ANR. [LAWS(DLH)-2017-4-213] [REFERRED TO]
ARATI BARUI VS. STATE OF WEST BENGAL [LAWS(CAL)-2008-5-84] [REFERRED TO]
RAVI KUMAR VS. STATE [LAWS(DLH)-2014-5-550] [REFERRED TO]
STATE (NCT OF DELHI) VS. PRAKASH CHANDRA PANDEY [LAWS(DLH)-2017-9-272] [REFERRED TO]
Jasbir Singh VS. State of H.P. [LAWS(HPH)-2008-6-37] [REFERRED TO]
LOBHA RAM VS. STATE OF H P [LAWS(HPH)-2008-3-6] [REFERRED TO]
VIMLENDRA SINGH ALIAS PRINCE SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2019-10-16] [REFERRED TO]
STATE OF RAJASTHAN VS. KAPIL @ ANNA [LAWS(RAJ)-2018-3-129] [REFERRED TO]
SMTI. GLORIA DOLMA (VICTIM) VS. SHRI. SAMRAT (CONSTABLE/DRIVER) S/O BIDYA SAGAR M.T. BRANCH ATTACHED TO PHQ [LAWS(GAU)-2017-2-80] [REFERRED TO]
SH. L.C. KAPTHANGA S/O NIDULA (L) VS. STATE OF MIZORAM [LAWS(GAU)-2017-7-108] [REFERRED TO]
SANJAY ORAON VS. STATE OF KERALA [LAWS(KER)-2021-6-60] [REFERRED TO]
C T RAVEENRAN VS. STATE OF KERALA [LAWS(KER)-2010-11-29] [REFERRED TO]
DEVI PRASAD VISHWAKARMA VS. STATE OF M P [LAWS(MPH)-2008-12-2] [REFERRED TO]
RAJA MISHRA ALIAS RAJA RAM MISHRA VS. STATE OF BIHAR [LAWS(PAT)-2014-5-48] [REFERRED TO]
OM PRAKASH VS. STATE OF HARYANA [LAWS(SC)-2014-4-42] [REFERRED TO]
KALYAN S/O BANSIDHARRAO RENGE VS. THE STATE OF MAHARASHTRA & ORS. [LAWS(BOM)-2017-11-449] [REFERRED TO]
MUNISH VS. STATE [LAWS(ALL)-2016-8-183] [REFERRED]
RAM BABU KURMI VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2016-7-54] [REFERRED]
RAM KUMAR SINGH VS. STATE OF U.P. [LAWS(ALL)-2015-5-470] [REFERRED TO]
SANTOSH KUMAR MISHRA VS. STATE OF U P [LAWS(ALL)-2015-5-23] [REFERRED TO]
UJJAWAL AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2016-5-191] [REFERRED]
AJAY KUMAR VS. STATE OF U P [LAWS(ALL)-2016-5-284] [REFERRED]
DURGA SINGH VS. STATE OF U.P. [LAWS(ALL)-2015-9-143] [REFERRED TO]
MOTI CHAND & OTHERS VS. STATE OF U P [LAWS(ALL)-2015-9-435] [REFERRED]
MD. DAROG ALI VS. STATE OF ASSAM [LAWS(GAU)-2010-6-55] [REFERRED TO]
PREMANANDA NAMASUDRA VS. STATE OF TRIPURA [LAWS(GAU)-2011-6-1] [REFERRED TO]
SUBRATA DAS VS. STATE OF TRIPURA [LAWS(GAU)-2010-8-63] [REFERRED TO]
DESHPAL MAURYA VS. STATE OF U P [LAWS(ALL)-2014-4-422] [REFERRED TO]
JHAGAROO VS. STATE OF U P [LAWS(ALL)-2014-5-452] [REFERRED TO]
BHOLA KEWAT VS. STATE OF U P [LAWS(ALL)-2014-9-457] [REFERRED TO]
BAGGHU VS. STATE OF U P [LAWS(ALL)-2014-9-495] [REFERRED TO]
STATE (GOVT. OF NCT OF DELHI) VS. MOHD RIHAN [LAWS(DLH)-2017-5-62] [REFERRED TO]
KHUMANSINH @ JUGO @ RAMESH AMBALAL CHAVDA VS. STATE OF GUJARAT [LAWS(GJH)-2008-6-214] [REFERRED TO]
SATISH S/O HARISHCHANDRA YETARE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2019-3-70] [REFERRED TO]
YUNUS KHAN VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-2-34] [REFERRED TO]
SHANMUGARAJA VS. STATE BY INSPECTOR OF POLICE [LAWS(MAD)-2010-8-173] [REFERRED TO]
MAZBOOT SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2009-12-40] [REFERRED TO]
CHHOTE RAJA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2009-3-29] [REFERRED TO]
NAJMUDHEEN VS. STATE OF KERALA [LAWS(KER)-2019-9-36] [REFERRED TO]
GOPAL LAL, GULAB CHAND AND SMT. MANGI DEVI VS. STATE OF RAJASTHAN THROUGH THE PUBLIC PROSECUTOR [LAWS(RAJ)-2015-11-133] [REFERRED TO]
RAUSHAN SINGH VS. STATE OF BIHAR [LAWS(PAT)-2023-9-10] [REFERRED TO]
AJAY DUBEY VS. STATE OF BIHAR [LAWS(PAT)-2014-1-113] [REFERRED TO]
SHANMUGAM VS. STATE REP. BY INSPECTOR OF POLICE, T.NADU [LAWS(SC)-2013-9-24] [REFERRED TO]
DILIP SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-4-105] [REFERRED TO]
SUDHA RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-5-191] [REFERRED TO]
NILADRI DAS @ SUNNI VS. STATE OF TRIPURA [LAWS(TRIP)-2015-6-1] [REFERRED TO]
RAM PAL VS. STATE OF U P [LAWS(ALL)-2019-5-176] [REFERRED TO]
SANTOSH VS. STATE OF U P [LAWS(ALL)-2015-8-390] [REFERRED]
RAM KUMAR VS. STATE OF U P [LAWS(ALL)-2015-5-82] [REFERRED TO]
KAMLA DEVI AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2015-9-73] [REFERRED TO]
RAM SINGH VS. STATE OF U.P. [LAWS(ALL)-2015-9-141] [REFERRED TO]
RENU JATAV VS. STATE OF U P [LAWS(ALL)-2016-5-454] [REFERRED]
PHEKKA AND ORS. VS. STATE [LAWS(ALL)-2016-2-105] [REFERRED TO]
NANKIDAU ALIAS NANDIRAM VS. STATE OF M.P [LAWS(CHH)-2012-5-19] [REFERRED TO]
RADHA BISWAS VS. STATE OF WEST BENGAL [LAWS(CAL)-2009-9-1] [REFERRED TO]
DIPAK VS. STATE OF MAHARASHTRA [LAWS(BOM)-2012-11-102] [REFERRED TO]
MOHD ARIF @ CHAND VS. STATE OF U P [LAWS(ALL)-2015-1-9] [REFERRED TO]
KAILASH VS. STATAE OF U P [LAWS(ALL)-2014-8-337] [REFERRED TO]
AMIT ; DINESH @ DEENU & ANR; CHAND KIRAN VS. STATE NCT OF DELHI [LAWS(DLH)-2014-11-45] [REFERRED TO]
SAMEER SARKAR VS. PUBLIC PROSECUTOR [LAWS(BOM)-2024-1-138] [REFERRED TO]
DALIP KUMAR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2012-1-14] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. BALDEV SINGH SON OF THUNDU RAM [LAWS(HPH)-2013-1-101] [REFERRED]
DHRUV LAL CHANDRAKAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2012-8-63] [REFERRED TO]
BHURA SINGH VS. STATE OF DELHI [LAWS(DLH)-2011-11-13] [REFERRED TO]
MAAN SINGH VS. STATE [LAWS(RAJ)-2008-5-83] [REFERRED TO]
PATAN JAMAL VALI VS. STATE OF ANDHRA PRADESH [LAWS(SC)-2021-4-32] [REFERRED TO]
BANWARILAL AND ORS. VS. STATE OF RAJASTHAN [LAWS(RAJ)-2015-1-349] [REFERRED TO]
JAVID VS. STATE OF UTTARANCHAL [LAWS(UTN)-2012-5-23] [REFERRED TO]
NEERAJ SAINI VS. STATE OF UTTARAKHAND [LAWS(UTN)-2014-4-83] [REFERRED TO]
KHUMAN SINGH VS. STATE OF M P [LAWS(MPH)-2011-2-111] [REFERRED TO]
KANNAN VS. STATE REP. BY THE INSPECTOR OF POLICE [LAWS(MAD)-2014-9-43] [REFERRED TO]
RUCHI KANT AND ORS. VS. STATE OF HIMACHAL PRADESH AND ORS. [LAWS(HPH)-2015-6-45] [REFERRED TO]
MONTU KALITA VS. STATE OF ASSAM [LAWS(GAU)-2011-4-9] [REFERRED TO]
ABDUL MATIN VS. STATE OF ASSAM [LAWS(GAU)-2012-5-65] [REFERRED TO]
PRINCIPAL SEAT ABDUL AZIZ VS. STATE OF ASSAM [LAWS(GAU)-2011-9-33] [REFERRED TO]
SUBRAMANI VS. STATE REP BY INSPECTOR OF POLICE [LAWS(MAD)-2018-10-508] [REFERRED TO]
THANGADURAI @ SATHISH VS. STATE [LAWS(MAD)-2017-2-231] [REFERRED TO]
Annaiah S/O Narayana VS. State of Karnataka, By Beechanahalli Police [LAWS(KAR)-2012-8-289] [REFERRED TO]
MANIRAM VS. STATE OF UTTARAKHAND [LAWS(UTN)-2019-5-168] [REFERRED TO]
RAJESH SINGH AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2015-9-50] [REFERRED TO]
BHAWAR PAL SINGH & ANOTHER VS. STATE OF U P [LAWS(ALL)-2015-9-339] [REFERRED]
JAG PRASAD VS. STATE [LAWS(ALL)-2015-5-374] [REFERRED TO]
GUDDU VS. STATE OF U.P. [LAWS(ALL)-2015-7-269] [REFERRED TO]
RAJESH KUMAR KURMI VS. STATE OF U.P. [LAWS(ALL)-2016-2-126] [REFERRED TO]
DURGESH KUMAR SONAR VS. STATE OF U P [LAWS(ALL)-2014-10-52] [REFERRED TO]
RAMOO VS. STATE OF U.P. [LAWS(ALL)-2014-8-40] [REFERRED TO]
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JUDGEMENT

B. P. Singh, J. - (1.)In these appeals by special leave the appellants Ramdas, Ashok and Madhukar have challenged their conviction under Section 376 read with Section 34 IPC and Section 3(2)(v) of the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989. They were tried by the VIth Additional Sessions Judge, Beed in Special Case No. 69 of 1996 charged of having committed the aforesaid offences. The trial court by its judgment and order of July 30, 1998 found them guilty of the aforesaid offences and sentenced them to undergo imprisonment for life under Section 376/34 IPC but passed no separate sentence under Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989. On appeal, the High Court by its impugned judgment and order of July 1, 2005 in Criminal Appeal Nos. 225, 229 and 251 of 1998 dismissed the appeals preferred by the appellants.
(2.)The occurrence giving rise to the present appeals is said to have occurred on January 10, 1996 at about 10.00 p.m. The case of the prosecutrix, as deposed to by her, is that she belongs to Pardhi caste. She was married 3 years earlier and was residing at her matrimonial home at village Ekurka. Her parents and other family members resided at village Kewad. She had come to village Kewad on January 9, 1996, a day previous to the date of occurrence. Her parents and brothers had gone to work in Jagdamba Sugar Factory in the Ahemadnagar district. She had come to her village Kewad to help them in harvesting of the pulse crop grown by her parents. She came to the village Kewad on Saturday and the incident took place on Sunday, the very next day. In village Kewad, she was residing in the house of her father along with her niece Sharda, aged about 10 years, who was the daughter of her sister Sindhubai, PW-3. On the date of the occurrence, after working in the fields, she had returned to her home and taken her dinner. At about 10.00 p.m. appellant Ramdas came to her house and asked her as to what she was doing. She replied that she had just taken her dinner whereupon appellant Ramdas asked her to come out with him. When she refused to do so, he dragged her outside the house and whistled twice. The remaining two appellants came on signal being given by him and they all dragged her to a distance of about 500 feet from her house. When she was being dragged out of her house, she raised alarm but no one came to her rescue. She was thereafter raped by all the three appellants who threatened her not to report the matter to anyone otherwise she will be killed. After the occurrence she returned home at about midnight and then went to sleep. She admitted that her uncles were living in the adjacent houses but one of them was not in the village on the night of occurrence, while the other uncle Fakkad (PW-5) living in the adjacent house did not come to her rescue as he had been threatened by appellant Ramdas before she was dragged outside the house. Since it was midnight, she did not report the matter to anyone. Her uncle and aunt already knew about the incident.
(3.)Next morning she went to her sister, PW-3 at village Kelgaon who advised her to lodge a report. She along with PW-3 and two others, namely Yamunabai and Subbabai went to police station Kaij and reported the matter. However, the information given by her was neither recorded nor any action taken. She thereafter returned to village Kelgaon and on the next day she went to Jagdamba Sugar Factory and narrated the incident to her parents. On the day following, she came to Beed and narrated the incident to the Superintendent of Police. Thereafter she went to police station Beed in the night at about 10.00 p.m. along with her parents and lodged the report about the incident. She was then sent to the Civil Hospital, Beed for examination. The report lodged by her was shown to the witness who was examined as PW-2 and she admitted that the same bore her thumb mark. The contents of the report was read over to her and she certified them to be correct. The report was marked as Ext. 22. It is worth noticing at this stage that the report was lodged on January 18, 1996 i.e. 8 days after the occurrence.


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