BUDH SINGH Vs. STATE OF UP
LAWS(SC)-2006-5-27
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on May 12,2006

BUDH SINGH Appellant
VERSUS
STATE OF UTTAR PRADESH Respondents





Cited Judgements :-

MAHENDRASINH BHAGWATSINH JADEJA VS. STATE OF GUJARAT [LAWS(GJH)-2021-11-70] [REFERRED TO]
STATE OF GUJARAT VS. DIGVIJAYSINH BHUPATSINH JADEJA [LAWS(GJH)-2022-12-536] [REFERRED TO]
AYESHA KHATOON VS. STATE (GOVT. OF NCT OF DELHI) [LAWS(DLH)-2017-8-78] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. TRIPTA AND OTHERS [LAWS(HPH)-2017-6-111] [REFERRED TO]
JILEDAR VS. STATE [LAWS(ALL)-2015-2-109] [REFERRED TO]
STATE OF MADHYA PRADESH NOW CHHATISHGARH VS. VIJAY KUMAR [LAWS(CHH)-2007-3-6] [REFERRED TO]
STATE OF GUJARAT VS. NAUSHADALI NAJARALI DHANANI [LAWS(GJH)-2022-6-606] [REFERRED TO]
STATE OF GUJARAT VS. RAMSI BACHU SOLANKI [LAWS(GJH)-2022-7-5] [REFERRED TO]
STATE OF GUJARAT VS. JESANGBHAI BHIKHABHAI RABARI [LAWS(GJH)-2022-6-1742] [REFERRED TO]
STATE OF GUJARAT VS. V.R. SHUKLA, MANAGER [LAWS(GJH)-2022-7-21] [REFERRED TO]
STATE OF M.P. VS. SAMARU [LAWS(CHH)-2009-11-50] [REFERRED TO]
STATE OF M P VS. BENI RAM REWARAM KEJARAM AND FIRTURAM [LAWS(CHH)-2010-1-19] [REFERRED TO]
STATE OF GUJARAT VS. HAJUBEN [LAWS(GJH)-2023-5-220] [REFERRED TO]
STATE OF GUJARAT VS. ANANTKUMAR CHANDULAL KANOJIYA [LAWS(GJH)-2023-3-834] [REFERRED TO]
STATE OF GUJARAT VS. KOLI ARJAN SAMAT VADHER [LAWS(GJH)-2023-3-612] [REFERRED TO]
STATE OF GUJARAT VS. NAZMABEN [LAWS(GJH)-2022-8-1242] [REFERRED TO]
STATE OF GUJARAT VS. VENDOR & OWNER OF SOMNATH PROVISION STORE [LAWS(GJH)-2022-8-1217] [REFERRED TO]
STATE OF GUJARAT VS. DHIRAJLAL MOHANLAL [LAWS(GJH)-2022-8-1062] [REFERRED TO]
STATE OF GUJARAT VS. HANIFBHAI BHIKHUBHAI SAMA [LAWS(GJH)-2022-8-82] [REFERRED TO]
VINOD PURI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2016-9-163] [REFERRED]
VIVEKANAND SINGH AND ORS. VS. THE STATE OF BIHAR [LAWS(PAT)-2015-9-92] [REFERRED TO]
JAGDISH MURAV VS. STATE OF U P [LAWS(SC)-2006-8-75] [REFERRED TO]
ARULVELU VS. STATE [LAWS(SC)-2009-10-6] [REFERRED TO]
BIRENDRA SINGH CHAUHAN VS. SOHAN LAL KALA [LAWS(UTN)-2021-11-82] [REFERRED TO]
STATE OF GUJARAT VS. RAJESHBHAI RAMUBHAI PATEL [LAWS(GJH)-2022-9-1198] [REFERRED TO]
STATE OF GUJARAT VS. HARESHBHAI HARJIVANBHAI PATEL [LAWS(GJH)-2022-8-1207] [REFERRED TO]
USMANBHAI BABUBHAI MALEK VS. STATE OF GUJARAT [LAWS(GJH)-2022-8-819] [REFERRED TO]
STATE OF GUJARAT VS. JAGATSINH KANTUBHAI CHAUDHARI [LAWS(GJH)-2022-8-1206] [REFERRED TO]
STATE OF GUJARAT VS. KOLI DAMJIBHAI MAVJIBHAI RATHOD [LAWS(GJH)-2022-7-1578] [REFERRED TO]
MAHENDRA & MAHENDRA SEEDS PRIVATE LIMITED VS. BHAGWANDAS NARSIMAL SAHETAYI [LAWS(GJH)-2022-7-1761] [REFERRED TO]
SHRILAL MEGHRAJMAL MULCHANDANI VS. STATE OF GUJARAT [LAWS(GJH)-2022-8-80] [REFERRED TO]
ARVINDBHAI BECHARDAS PATEL VS. PRAHLADKUMAR RADHESHYAMJI AGRAWAL [LAWS(GJH)-2022-6-866] [REFERRED TO]
STATE OF GUJARAT VS. SATUBHA NATUBHA ZALA [LAWS(GJH)-2022-7-8] [REFERRED TO]
STATE OF GUJARAT VS. YOGESHBHAI NATHTHUBHAI MAKWANA [LAWS(GJH)-2022-7-671] [REFERRED TO]
STATE OF GUJARAT VS. AMRUTBHAI MONGHABHAI PARMAR [LAWS(GJH)-2022-7-668] [REFERRED TO]
STATE OF MADHYA PRADESH VS. R K PANDEY [LAWS(CHH)-2009-12-29] [REFERRED TO]
KIRAN RAMESHLAL BHANDARI VS. NARAYAN PURUSHOTTAM SARADA [LAWS(BOM)-2020-12-416] [REFERRED TO]
STATE OF GUJARAT VS. HARESH [LAWS(GJH)-2021-9-48] [REFERRED TO]
STATE OF GUJARAT VS. MULUBHAI [LAWS(GJH)-2022-10-1121] [REFERRED TO]
STATE OF GUJARAT VS. BIPINBHAI SHIVLALBHAI KANKHARA [LAWS(GJH)-2022-12-506] [REFERRED TO]
STATE OF GUJARAT VS. MAGANBHAI [LAWS(GJH)-2022-10-248] [REFERRED TO]
STATE OF ANDHRA PRADESH VS. NEELISHIKARI ANWAR SINGH ANOTHER [LAWS(APH)-2021-7-112] [REFERRED TO]
S RAMA KRISHNA VS. S RAMI REDDY [LAWS(APH)-2011-4-90] [REFERRED TO]
STATE VS. M KRISHNA MOHAN [LAWS(SC)-2007-10-129] [REFERRED TO]
MAMIN MIAH VS. STATE OF TRIPURA [LAWS(TRIP)-2020-10-22] [REFERRED TO]
STATE OF M P VS. KOMAL [LAWS(MPH)-2011-9-7] [REFERRED TO]
GEETA DEVI VS. STATE OF U.P [LAWS(SC)-2022-1-47] [REFERRED TO]
SANTOSH DEVI TYAGI VS. STATE OF HARYANA [LAWS(P&H)-2022-5-356] [REFERRED TO]
ASHOK KUMAR VS. PAWAN KUMAR [LAWS(P&H)-2022-7-267] [REFERRED TO]
ORIENT CHEM GANGA SADAN VS. NAMO FORGING P. LTD. [LAWS(P&H)-2023-4-89] [REFERRED TO]
STATE OF GUJARAT VS. HAJUBEN W/O. HUSHENBHAI [LAWS(GJH)-2023-5-774] [REFERRED TO]
STATE OF U.P. VS. VIRENDRA [LAWS(ALL)-2022-11-177] [REFERRED TO]
ATTAR SINGH CHINGA VS. STATE OF U.P. [LAWS(ALL)-2017-1-242] [REFERRED TO]
VIRENDRA SINGH VS. STATE OF U.P. [LAWS(ALL)-2022-2-59] [REFERRED TO]
SHRINIWAS VS. STATE OF U.P. [LAWS(ALL)-2022-2-38] [REFERRED TO]
STATE OF MADHYA PRADESH VS. SANDEEP MASEEH [LAWS(CHH)-2010-2-13] [REFERRED TO]
STATE OF M P VS. UDERAM [LAWS(CHH)-2010-10-19] [REFERRED TO]
PUSHPA SANCHALAL KOTHARI VS. AARTI UTTAM CHAVAN [LAWS(BOM)-2020-11-294] [REFERRED TO]
STATE OF GUJARAT VS. ZALA CHAKUBHA VIJUBHA [LAWS(GJH)-2022-7-194] [REFERRED TO]
STATE OF GUJARAT VS. NIMESHBHAI VITTHALBHAI GANDHI [LAWS(GJH)-2022-6-1093] [REFERRED TO]
MAHESHBHAI FATELAL PATWARI VS. SURESHBHAI LAVJIBHAI DIORA (PATEL) [LAWS(GJH)-2022-6-28] [REFERRED TO]
STATE OF GUJARAT VS. JAYANTIBHAI JIVANBHAI GOHIL [LAWS(GJH)-2023-1-16] [REFERRED TO]
STATE OF GUJARAT VS. RAMILABEN [LAWS(GJH)-2022-9-1637] [REFERRED TO]
BHARATBHAI CHANDRAPRASAD PUROHIT VS. STATE OF GUJARAT [LAWS(GJH)-2022-9-608] [REFERRED TO]
STATE OF GUJARAT VS. MAVJIBHAI SHAKRABHAI SOLANKI [LAWS(GJH)-2022-9-92] [REFERRED TO]
STATE OF GUJARAT VS. RAJSHIBHAI LAKHMANBHAI SUVA [LAWS(GJH)-2022-9-28] [REFERRED TO]
STATE OF GUJARAT VS. BALRAM DULILAL MEENA [LAWS(GJH)-2022-8-1227] [REFERRED TO]
STATE OF GUJARAT VS. THAKKAR AJAYKUMAR VASANTLAL AJAYKUMAR VASANTLAL [LAWS(GJH)-2022-8-863] [REFERRED TO]
STATE OF GUJARAT VS. BADHABHAI MANGABHAI CHUDASAMA [LAWS(GJH)-2022-8-1218] [REFERRED TO]
STATE OF GUJARAT VS. PARSHOTTAMCHANDRA RAMESHCHANDRA BALANI [LAWS(GJH)-2022-8-499] [REFERRED TO]
STATE OF GUJARAT VS. MAGANLAL KANABHAI GUJAR [LAWS(GJH)-2022-7-890] [REFERRED TO]
STATE OF JAMMU AND KASHMIR VS. VIJAY KUMAR [LAWS(J&K)-2021-7-63] [REFERRED TO]
STATE OF GUJARAT VS. PRAHLADBHAI MAFABHAI THAKOR [LAWS(GJH)-2022-10-385] [REFERRED TO]
STATE OF U.P. VS. RAM AUTAR [LAWS(ALL)-2022-9-14] [REFERRED TO]
STATE OF GUJARAT VS. BHAVESH BHOGILAL PATEL [LAWS(GJH)-2022-6-793] [REFERRED TO]
STATE OF GUJARAT VS. THAKORBHAI VAJESING BARIYA [LAWS(GJH)-2022-6-1339] [REFERRED TO]
STATE OF GUJARAT VS. RAVAJI LAKHAJI KOLI [LAWS(GJH)-2022-6-1683] [REFERRED TO]
STATE OF M.P. (NOW C.G.) VS. RADHESHYAM [LAWS(CHH)-2010-8-50] [REFERRED TO]
STATE OF GUJARAT VS. MINABEN [LAWS(GJH)-2022-8-431] [REFERRED TO]
STATE OF GUJARAT VS. DILIPSINH GULABSINH PARMAR [LAWS(GJH)-2022-9-6] [REFERRED TO]
STATE OF GUJARAT VS. NATHABHAI BHAGABHAI DANGAR [LAWS(GJH)-2022-7-1793] [REFERRED TO]
STATE OF GUJARAT VS. BHARVAD BAMBHVA DALABHAI DHUNABHAI [LAWS(GJH)-2022-8-88] [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]
GUJARAT POLLUTION CONTROL BOARD VS. WASHING GHAT OF BHANUBHAI CHANABHAI MAKWANA [LAWS(GJH)-2022-6-1713] [REFERRED TO]
STATE OF GUJARAT VS. BHOPA [LAWS(GJH)-2022-7-38] [REFERRED TO]
STATE OF GUJARAT VS. DEVRAKHI DEVA KARMATA RABARI [LAWS(GJH)-2022-9-878] [REFERRED TO]
STATE OF GUJARAT VS. YAKUBHAI MAHAMMADBHAI PATEL [LAWS(GJH)-2022-9-347] [REFERRED TO]
M. A. PATEL VS. SURESHBHAI JOGAJI THAKORE [LAWS(GJH)-2022-12-1529] [REFERRED TO]
PUKHARAJ ACHALDAS VS. KANTILAL BHIMRAJ SHAH [LAWS(GJH)-2021-11-400] [REFERRED TO]
STATE OF GUJARAT VS. ASHOKBHAI SUKABHAI BHALIYA [LAWS(GJH)-2022-10-455] [REFERRED TO]
STATE OF GUJARAT VS. GOVINDBHAI MADHUBHAI KOLI [LAWS(GJH)-2022-12-1350] [REFERRED TO]
STATE OF GUJARAT VS. RAMDEVSINH GAMBHIRSINH VALA [LAWS(GJH)-2021-11-377] [REFERRED TO]
STATE OF GUJARAT VS. GOHIL MAHENDRASINH AJITSINH [LAWS(GJH)-2023-3-516] [REFERRED TO]
SITA RAM VS. STATE OF HARYANA [LAWS(P&H)-2007-1-137] [REFERRED TO]
STATE OF GUJARAT VS. CHAMANBHAI LAKHMANBHAI LIMBASIYA [LAWS(GJH)-2022-9-1733] [REFERRED TO]
ADDITIONAL SESSIONS JUDGE SIHORA DISTRICT JABALPUR M P VS. SHEIKH ARIF [LAWS(MPH)-2009-4-78] [REFERRED TO]
RECEIVED FROM ADDITIONAL SESSIONS JUDGE VS. SHEIKH ARIF [LAWS(MPH)-2009-4-79] [REFERRED TO]
SINDE NAGO RAO VS. STATE OF A.P. [LAWS(TLNG)-2023-4-3] [REFERRED TO]
ANWAR ALI AND ANOTHER VS. STATE OF HIMACHAL PRADESH [LAWS(SC)-2020-9-37] [REFERRED TO]
HAKIM VS. HURMAT [LAWS(P&H)-2023-1-141] [REFERRED TO]
GURBAKHSH SINGH VS. M.A.S. PHARMACEUTICAL PVT. LTD. [LAWS(P&H)-2022-7-269] [REFERRED TO]
PREM SINGH JAGTAR VS. NIRVAIL SINGH [LAWS(P&H)-2022-4-201] [REFERRED TO]
SUNIL KUMAR SAMBHUDAYAL GUPTA VS. STATE OF MAHARASHTRA [LAWS(SC)-2010-11-39] [REFERRED TO]
RAMESHWAR VS. GIAN CHAND [LAWS(P&H)-2022-4-146] [REFERRED TO]
STATE OF CHHATTISGARH VS. NANKIRAM DEWANGAN [LAWS(CHH)-2008-2-11] [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]
RAMSWAROOP VS. STATE OF U.P. [LAWS(ALL)-2022-3-172] [REFERRED TO]
ANANG PAL SINGH VS. STATE OF U.P. [LAWS(ALL)-2022-7-24] [REFERRED TO]
STATE OF GUJARAT VS. JUBER KASAM BHOKAL [LAWS(GJH)-2022-7-1323] [REFERRED TO]
JASODABEN MAGANBHAI RATHVA VS. JIGNESHKUMAR JAYANTIBHAI MODI [LAWS(GJH)-2022-8-7] [REFERRED TO]
STATE OF GUJARAT VS. PATEL DASHRATHBHAI REVABHAI [LAWS(GJH)-2022-9-49] [REFERRED TO]
STATE OF GUJARAT VS. NARENDRABHAI VITTHALRAO JADAV [LAWS(GJH)-2023-1-1369] [REFERRED TO]
KANANI HANSRAJ VS. HEMENDRA TULSIBHAI PATEL [LAWS(GJH)-2021-10-1472] [REFERRED TO]
STATE OF MADHYA PRADESH VS. ROOPCHAND AMULE [LAWS(CHH)-2009-12-20] [REFERRED TO]
STATE OF CHHATTISGARH VS. RAM BHAROS RAJWADE [LAWS(CHH)-2012-7-53] [REFERRED TO]
STATE OF GUJARAT VS. ASHOKKUMAR MANGILAL SHAH [LAWS(GJH)-2022-7-80] [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. PATEL BHAGUBHAI [LAWS(GJH)-2022-7-1352] [REFERRED TO]
STATE OF GUJARAT VS. RESHAMSINH SWARANSINH PABLA [LAWS(GJH)-2022-7-236] [REFERRED TO]
STATE OF GUJARAT VS. GADHAVI MAHNARDAN HARIDAN [LAWS(GJH)-2022-9-10] [REFERRED TO]
STATE OF GUJARAT VS. AMRISHKUMAR PARSHOTTAMBHAI PATEL [LAWS(GJH)-2022-9-1] [REFERRED TO]
AMRUTBHAI DALSUKHRAM NAYAK VS. STATE OF GUJARAT [LAWS(GJH)-2022-7-1710] [REFERRED TO]
STATE OF GUJARAT VS. ASHOK JAYSUKHLAL BHATELIYA [LAWS(GJH)-2022-8-136] [REFERRED TO]
STATE OF GUJARAT VS. KISORSINH GOVINDJI PARMAR [LAWS(GJH)-2022-8-1208] [REFERRED TO]
STATE OF GUJARAT VS. ILESH HIMMATLAL BHUPTANI [LAWS(GJH)-2022-7-1458] [REFERRED TO]
STATE OF GUJARAT VS. HEMLATABEN [LAWS(GJH)-2022-7-1661] [REFERRED TO]
STATE OF GUJARAT VS. SALMABIBI [LAWS(GJH)-2021-12-1290] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. SANJIV KUMAR ALIAS SANJU [LAWS(HPH)-2019-8-127] [REFERRED TO]
STATE OF GUJARAT VS. RAMJIBHAI NARANBHAI PARMAR [LAWS(GJH)-2022-10-1122] [REFERRED TO]
STATE OF GUJARAT VS. VAGHRI GOVABHAI [LAWS(GJH)-2022-12-3] [REFERRED TO]
ANAND MOHAN VS. STATE OF BIHAR [LAWS(SC)-2012-7-27] [REFERRED TO]
STATE OF GUJARAT VS. KANTIBHAI MOHANBHAI ROHIT [LAWS(GJH)-2022-9-941] [REFERRED TO]
STATE OF GUJARAT VS. KIRITKUMAR KANTILAL THAKKAR [LAWS(GJH)-2022-9-1763] [REFERRED TO]
STATE OF GUJARAT VS. AMRUTBHAI JIVANLAL PATEL [LAWS(GJH)-2023-3-378] [REFERRED TO]
STATE OF GUJARAT VS. SAMUBEN [LAWS(GJH)-2023-1-1836] [REFERRED TO]
PREM CHAND VS. STATE OF HARYANA AND ANOTHER [LAWS(P&H)-2013-7-603] [REFERRED TO]
STATE OF M P VS. RAJESH KUMAR [LAWS(MPH)-2012-12-93] [REFERRED TO]
MUKTI NARAYAN CHAUDHARY VS. STATE OF BIHAR [LAWS(PAT)-2012-9-42] [REFERRED TO]
STATE OF SIKKIM VS. TEMPA LENDUP LACHENPA [LAWS(SIK)-2014-7-9] [REFERRED TO]
NAGABHUSHAN VS. STATE OF KARNATAKA [LAWS(SC)-2021-3-28] [REFERRED TO]
CHAMAN VS. STATE OF UP [LAWS(ALL)-2014-8-274] [REFERRED TO]
STATE OF GUJARAT VS. MODI KANAIYALAL MULCHANDDAS [LAWS(GJH)-2022-12-1348] [REFERRED TO]
STATE OF GUJARAT VS. JAYENDRA NARANBHAI VARA [LAWS(GJH)-2022-12-1295] [REFERRED TO]
STATE OF GUJARAT VS. VAGHABHAI DANABHAI SANGADIYA [LAWS(GJH)-2022-10-594] [REFERRED TO]
STATE OF GUJARAT VS. AMARSING LALLUBHAI SOLANKI [LAWS(GJH)-2022-9-1046] [REFERRED TO]
STATE OF GUJARAT VS. DAHYABHAI KALIDAS PARMAR [LAWS(GJH)-2021-10-172] [REFERRED TO]
STATE OF GUJARAT VS. HARPALSINH VIKRAMSINH JADEJA [LAWS(GJH)-2021-10-1477] [REFERRED TO]
STATE OF GUJARAT VS. DHIRUBHAI EBHALBHAI MAYADA AHIR [LAWS(GJH)-2021-10-1481] [REFERRED TO]
STATE OF GUJARAT VS. SAHDEVSINH CHHANUBHA JADEJA [LAWS(GJH)-2022-10-335] [REFERRED TO]
STATE OF GUJARAT VS. CHANDUBHAI JIVABHAI [LAWS(GJH)-2022-10-560] [REFERRED TO]
STATE OF MADHYA PRADESH THROUGH SPECIAL POLICE EST VS. BABULAL DEWANGAN [LAWS(CHH)-2018-1-19] [REFERRED TO]
STATE OF GUJARAT VS. DAYABHAI MANDABHAI CHUDASAMA [LAWS(GJH)-2022-9-50] [REFERRED TO]
STATE OF GUJARAT VS. LALJIBHAI AJUBHAI KHATANA(RABARI) [LAWS(GJH)-2022-9-20] [REFERRED TO]
STATE OF GUJARAT VS. BALLIRAM LAXMANRAV PATVALLEY [LAWS(GJH)-2022-9-106] [REFERRED TO]
STATE OF GUJARAT VS. ISHWARIBEN SADHVA ORAT OF UDHARAM SUMARMAL KAMNANI [LAWS(GJH)-2022-8-1202] [REFERRED TO]
STATE OF GUJARAT VS. BALVANTSINH AMARSINH RAJ [LAWS(GJH)-2022-8-139] [REFERRED TO]
ASHWIN H. ACHARYA VS. ASHOKUMAR VITHALBHAI [LAWS(GJH)-2022-7-4] [REFERRED TO]
STATE OF GUJARAT VS. MAHENDRA RAVTAJI BHINDIVALA [LAWS(GJH)-2022-6-1746] [REFERRED TO]
STATE OF U. P. VS. NIZAMUDDIN [LAWS(ALL)-2022-7-203] [REFERRED TO]
S GANESAN VS. RAMA RAGHURAMAN [LAWS(SC)-2011-1-65] [REFERRED TO]
RANJEET SINGH ALIAS DARA VS. STATE OF MADHYA PRADESH [LAWS(SC)-2010-9-7] [REFERRED TO]
STATE OF GUJARAT VS. UNNI IKAL KUNJIRAMAN [LAWS(GJH)-2023-4-2651] [REFERRED TO]
STATE OF GUJARAT VS. JAGDISHBHAI KESHABHAI MAKVANA [LAWS(GJH)-2023-3-336] [REFERRED TO]
STATE OF SIKKIM VS. LAKPA TSHERING GENSAPA AND ORS. [LAWS(SIK)-2015-3-5] [REFERRED TO]
STATE OF BIHAR VS. KRISHNA YADAV ALIAS BIGGA MAHATA ALIAS MAMA @ MULLA [LAWS(PAT)-2012-9-46] [REFERRED TO]
GANPATI MOTORS VS. KRISHAN KUMAR [LAWS(P&H)-2022-5-340] [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]
STATE OF MAHARASHTRA VS. HARSINGH BAHUSINGH SABLE [LAWS(BOM)-2008-6-43] [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 MAHARASHTRA VS. PRAMOD SAHEBRAO [LAWS(BOM)-2008-9-95] [REFERRED TO]
STATE OF CHHATTISGARH VS. INDRANIL DEY [LAWS(CHH)-2022-11-112] [REFERRED TO]
STATE OF CHHATTISGARH VS. INDRANIL DEY [LAWS(CHH)-2022-11-112] [REFERRED TO]
BRAHMBHATT KALICHARAN BABUBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-26] [REFERRED TO]
GAURANGBHAI LALBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-1711] [REFERRED TO]
STATE OF M P VS. HINSARAM [LAWS(CHH)-2010-3-60] [REFERRED TO]
STATE OF GUJARAT VS. BABUBHAI JIVABHAI GOHIL [LAWS(GJH)-2021-11-466] [REFERRED TO]
STATE OF GUJARAT VS. SURESH JINABHAI MOVALIYA [LAWS(GJH)-2021-10-1514] [REFERRED TO]
KALUBHAI RANIMGBHAI VANK VS. STATE OF GUJARAT [LAWS(GJH)-2022-10-371] [REFERRED TO]
AHMEDABAD MUNICIPAL CORPORATION VS. GULAB PARMANAD SAVLANI [LAWS(GJH)-2022-10-878] [REFERRED TO]
BYNOBOINA VALI RAJU VS. STATE OF A.P. [LAWS(APH)-2013-10-7] [REFERRED TO]
STATE OF GUJARAT VS. MAHAMADHUSEN SULEMAN GAJIYA [LAWS(GJH)-2022-12-990] [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 SIKKIM VS. PINTSO BHUTIA [LAWS(SIK)-2023-5-15] [REFERRED TO]
STATE OF GUJARAT VS. DEEPAKBHAI GOVINDBHAI VADODARIYA [LAWS(GJH)-2022-7-331] [REFERRED TO]
STATE OF GUJARAT VS. JAYKANTBHAI AMBALAL PATEL [LAWS(GJH)-2022-7-513] [REFERRED TO]
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JUDGEMENT

S. B. Sinha, J. - (1.)The Appellants have preferred this appeal being aggrieved by and dissatisfied with the judgment and order dated 1-9-1999 passed by the High Court of Allahabad in Criminal Appeal No. 2079/93, whereby and whereunder the judgment and order dated 13-8-1993 passed by the IVth Additional Sessions Judge, Moradabad in S.T. No.604/2002 acquitting the Appellants herein for commission of offences under Sections 148, 302 and 307/149 of the Indian Penal Code (IPC, for short) and under Section 27 of the Arms Act, 1959 was reversed convicting them under Sections 148, 307/149 and 302/149 of the Indian Penal Code for intentionally causing death of one Ram Gopal (deceased) and his wife Chatarvati, as also for attempt to commit murder of their son Rajveer Singh (the first informant).
(2.)Appellant No.1-Budh Singh, Appellant No. 2-Prem Singh and Appellant No. 3-Jagan Singh are real brothers. The Appellant No. 4-Mahesh Singh is son of Budh Singh, whereas Appellant No. 6-Rajendra Singh is son of Prem-Singh. Appellant No. 5-Ram Raj is not related to other Appellants, but he is stated to be belonging to the group of the other appellants. The deceased-Ram Gopal owned agricultural land towards west side of the village Lalapur Pipalsana. Some lands belonging to the Gram Samaj were situate adjoining the said land. Appellant No. 1-Budh Singh and one Kanhai were said to have illegally occupied about 40-45 bighas land of the said Gram Samaj. They allegedly intended to take possession of the land belonging to the deceased on the pretext that the same also belonged to Gram Sabha. The dispute between the parties in regard to the said land had been pending for a long. At about 9.00 p.m. on 12-4-1992, the deceased and his wife Chatarvati were said to be irrigating their sugarcane field with the help of motor pump. It was said to be a moonlit night. A lantern had also been kept hanging from a nearby tree. The Appellants, at that point of time, allegedly came to the agricultural land of the deceased. Appellant No. 1-Budh Singh was said to be armed with double barrel gun, whereas Prem Singh, Jagan Singh and Ram Raj were armed with country made guns and Mahesh and Rajendra Singh were said to be armed with country made pistols. They stopped running of the motor, as a result whereof there had been exchange of abuses. The appellants allegedly said that the land belonged to Gram Samaj and they would cultivate the same. At that Time, hearing the noise, Chet Ram-P.W.-2, Shiv Singh-P.W.3, Veer Singh and Sawan Singh allegedly arrived at the place of occurrence. They were allegedly having torches in their hands. The Appellant No. 1-Budh Singh allegedly fired from his gun upon Ram Gopal, whereas Appellant No. 5-Ram Raj fired a shot on the wife of the deceased-Chatarvati. Appellant No. 6-Rajendra Singh is said to have fired a shot on Rajveer Singh. Other accused persons also stated to have fired from their respective weapons. On receiving injuries on their person, both Ram Gopal and his wife Chatarvati ran a few paces, but fell down dead at some distance. P.W.1-Rajveer Singh, who was, at the material time, about 16 years old, thereafter went to the house of one Hori Singh and scribed a First Information Report (FIR). He, thereafter, went to the Thakurdwara Police Station in a tractor belonging to one Jagraj Singh accompanied by two persons, namely, Chet Ram-P.W.2 and Veer Singh. The police station was situated, at a distance of about 28 kms. from the place of occurrence. He lodged a First Information Report at about 00.25 hours, 13-4-1992. The said FIR was dispatched to the Court at about 6.25 a.m. on 13-4-1992, but the same reached the Court on 18-4-1992. At the police station, one R.A. Singh, Sub-Inspector was present. A wireless message was also allegedly sent at about 1.00 a.m. to P.W. 7-S.P.S. Thomar, S.I. of the police station, who was, at the relevant point of time, posted at the police outpost Suraj Nagar. The said P.W.7- S.P.S. Thomar reached the place of occurrence. He found the dead bodies lying on the field. He also made an attempt to arrest the accused in the night. In the meantime, P.W. 1, who had also received a gun shot injury, was examined by P.W. 4-Dr. S.K. Verma, the Medical Officer (In-charge) of the Primary Health Centre, Thakurdwara at about 4 a.m. on 13-4-1992. He advised P.W. 1 that an X-ray of the injured part of the body required to be taken. X-ray, however, was taken on 18-4-1992 by P.W.6-Dr. Om Mehrotra, Senior Radiologist, District Hospital, Moradabad, who found an opaque substance which, according to him, was a metallic pellet seen in upper part of right arm of P.W.1.
(3.)P.W. 1 allegedly came back to his village at about 6 a.m. in the morning. The inquest of the dead bodies started at 8 a.m. and concluded at 9.30 in the morning on 13-4-1992. The dead bodies were sent in a tractor for autopsy at about 12-12.30 during the day time by P.W. 5-Constable Chandra Sen. The post-mortem examination of both the dead bodies were, however, not done on 13-4-1992, because no autopsy surgeon was available. The post-mortem of the deceased was carried out by P.W.9-Dr. Madan Mohan, G.D.M.O., Central Police Hospital, Moradabad on 14-4-1992. The ante-mortem injuries found on the dead bodies are as under:
"Injuries found on the dead body of Ram Gopal:

1. Multiple gun shot wounds entry 0.3 cm x 0.3 cm in front of chest, abdomen above the interior sup. Iliac spine in an area 40 cm x 2 cm. Margins inverted and lacerated. No charring, blackening and tattooing present. On opening the left lung and heart, pleura and pericardium underneath are lacerated. Direction posterior and downward.

2. Gun shot wound 0.3 cm x 0.3 cm entry in front and outer and upper part of right thigh above 12 cm below the ant. Sup. Iliac spine, margin lacerated and inverted. No charring, blackening and tattooing present.

3. Gun shot wound entry 0.3 cm x 0.3 cm in front of left thigh .... (sic) 10 cm below interior, superior iliac spine ..... (sic) with margins inverted. No charring, blackening present."

"Injuries found on the dead body of Chatarvati:

1. Gun shot wound of entry 6 cm x 3 cm on rt. side chest upper part over clavicle medial part x chest cavity deep. Piece of left lung cavity out of no injuries, Margin lacerated, inverted. Skin around this wound is charred, blackened and tattooing present. The right clavicle 1st rib, rt. and IInd rib, right fractured. Direction from anterior to posterally medially and size 18 metallic pellets, one Cap and two wadding recovered from the right lung and cavity with abrasion 2 cm x 1/2 cm on left side chest below the left clavicle middle part."



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