SUKUMAR ROY Vs. STATE OF WEST BENGAL
LAWS(SC)-2006-10-95
SUPREME COURT OF INDIA (FROM: CALCUTTA)
Decided on October 31,2006

SUKUMAR ROY Appellant
VERSUS
STATE OF WEST BENGAL Respondents


Cited Judgements :-

STATE OF U P VS. NARAIN [LAWS(ALL)-2008-5-131] [REFERRED TO]
DEEPAK DAGDUBA THORAT VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-12-26] [REFERRED TO]
PRAKASH VS. STATE OF MADHYA PRADESH [LAWS(SC)-2006-12-41] [REFERRED TO]
VINOD VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-12-58] [REFERRED TO]
GIRVAR AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2016-2-24] [REFERRED TO]
JAGDISH AND ORS VS. STATE OF M P [LAWS(MPH)-2007-9-147] [REFERRED]
SANJAY KUMAR VS. STATE OF M P [LAWS(MPH)-2007-8-165] [REFERRED]


JUDGEMENT

Markandey Katju, J. - (1.)Leave granted.
(2.)This appeal has been filed against the impugned judgment of a Division Bench of Calcutta High Court dated 22.12.2005 in Criminal Appeal No. 5 of 1988 by which the conviction of the accused, Sukumar Roy under Section 304 Part I read with Section 34 IPC, has been upheld.
(3.)Heard learned counsel for the parties and perused the record.


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