BABLU ALIAS MUBARIK HUSSAIN Vs. STATE OF RAJASTHAN
LAWS(SC)-2006-12-90
SUPREME COURT OF INDIA (FROM: RAJASTHAN)
Decided on December 12,2006

BABLU @ MUBARIK HUSSAIN Appellant
VERSUS
STATE OF RAJASTHAN Respondents





Cited Judgements :-

SUSHIL KUMAR VS. STATE OF PUNJAB [LAWS(SC)-2009-9-3] [REFERRED TO]
HARU GHOSH VS. STATE OF WEST BENGAL [LAWS(SC)-2009-7-57] [REFERRED TO]
KALUA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2012-12-27] [REFERRED TO]
STATE OF HARYANA VS. PUSHPA [LAWS(P&H)-2020-2-176] [REFERRED TO]
SURENDER SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2015-5-100] [REFERRED TO]
JEETU NIRANJAN VS. STATE OF U.P. [LAWS(ALL)-2022-3-139] [REFERRED TO]
SAROJ KUMAR TIWARI VS. STATE OF U. P. [LAWS(ALL)-2022-8-150] [REFERRED TO]
SUBHASH CHANDRA VS. STATE OF U.P. [LAWS(ALL)-2022-4-144] [REFERRED TO]
SHAKI VS. STATE [LAWS(ALL)-2022-5-277] [REFERRED TO]
RAJAN ALIAS KALIA RAJAN VS. STATE OF U P [LAWS(ALL)-2007-9-166] [REFERRED TO]
BALWANT SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2014-10-8] [REFERRED TO]
SONU JAIN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-4-9] [REFERRED TO]
MAHENDRARADHYA VS. STATE OF KARNATAKA [LAWS(KAR)-2021-6-358] [REFERRED TO]
ALAGAR alias VALARTHA ALAGAR VS. STATE [LAWS(MAD)-2009-8-562] [REFERRED TO]
SAHANA VS. STATE OF HIMCHAL PRADESH [LAWS(HPH)-2016-4-100] [REFERRED TO]
RAM BHAROSA VS. STATE OF M P [LAWS(MPH)-2012-2-239] [REFERRED]
YUNUS VS. STATE OF U P [LAWS(ALL)-2009-7-50] [REFERRED TO]
F A C III ADDITIONAL DISTRICT AND SESSIONS JUDGE FAST TRACK COURT R R DISTRICT VS. CHANDRA BUSHAN UPADHYAY [LAWS(APH)-2007-3-10] [REFERRED TO]
STATE OF MAHARASHTRA VS. IMDAD ALI WAID ALI SAYYAD [LAWS(BOM)-2016-4-53] [REFERRED TO]
MADEVA VS. STATE OF KARNATAKA [LAWS(KAR)-2017-12-84] [REFERRED TO]
TILAK RAJ VS. STATE OF H.P. [LAWS(HPH)-2011-2-85] [REFERRED TO]
AJAY AND ORS. VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2020-3-114] [REFERRED TO]
MANKARNABAI SHANKAR PATIL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2017-7-143] [REFERRED TO]
STATE VS. MOHAMMAD SHAFIQ [LAWS(MPH)-2010-7-35] [REFERRED TO]
MAGHAVENDRA PRATAP SINGH VS. STATE OF CHHATTISGARH [LAWS(SC)-2023-4-94] [REFERRED TO]
STATE OF ASSAM VS. BABUL DEKA [LAWS(GAU)-2007-2-38] [REFERRED TO]
SHER SINGH VS. STATE OF U P [LAWS(ALL)-2008-5-168] [REFERRED TO]
JYOTI SWARUP VS. STATE OF H.P. [LAWS(HPH)-2014-6-20] [REFERRED TO]
PARAMASIVAM VS. STATE [LAWS(MAD)-2009-4-88] [REFERRED TO]
SUSHIL KUMAR VS. STATE OF PUNJAB [LAWS(SC)-2009-8-76] [REFERRED TO]
STATE VS. NAVIN AHUJA [LAWS(DLH)-2013-11-270] [REFERRED TO]
STATE VS. RAJ KUMAR KHANDELWAL [LAWS(DLH)-2009-5-277] [REFERRED TO]
CHANDAN SINGH VS. STATE OF U.P. [LAWS(ALL)-2021-12-93] [REFERRED TO]
CHANDAN VS. STATE OF U. P. [LAWS(ALL)-2022-12-141] [REFERRED TO]
SIYADEEN @ BHAKADA KOL VS. STATE OF M P [LAWS(MPH)-2018-8-48] [REFERRED TO]
BASHEERA BEGAM VS. MOHAMMED IBRAHIM [LAWS(SC)-2020-1-106] [REFERRED TO]
BHAGWAN TUKARAM DANGE VS. STATE OF MAHARASHTRA [LAWS(SC)-2014-3-22] [REFERRED TO]
KANDANA MURMU ALIAS KUNDAN MURMU VS. STATE OF JHARKHAND [LAWS(JHAR)-2018-1-90] [REFERRED TO]
NAZIL VS. STATE OF U.P. [LAWS(ALL)-2021-12-41] [REFERRED TO]
SATISH SHARMA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2022-4-104] [REFERRED TO]
STATE OF GUJARAT VS. HITESH KUMAR MADHUSUDAN ADHVARYU [LAWS(GJH)-2008-10-161] [REFERRED TO]
K. SUBRAMANI @ MANI VS. STATE OF KARNATAKA [LAWS(KAR)-2020-9-106] [REFERRED TO]
SRI. K. SUBRAMANI @ MANI VS. STATE OF KARNATAKA [LAWS(KAR)-2020-9-3] [REFERRED TO]
MOHAMMED ASHIF GULAMKADAR SHAIKH VS. STATE OF GUJARAT [LAWS(GJH)-2009-2-218] [REFERRED TO]
NARENDRA VS. STATE OF U. P. [LAWS(ALL)-2022-12-99] [REFERRED TO]
SUNIL KUMAR VS. STATE OF U. P. [LAWS(ALL)-2022-4-227] [REFERRED TO]
BAL GOVIND VS. STATE OF U.P. [LAWS(ALL)-2021-11-66] [REFERRED TO]
SANTOSH KUMAR VS. STATE OF PUNJAB [LAWS(P&H)-2012-1-651] [REFERRED]
K.HEERACHAND VS. STATE [LAWS(MAD)-2022-8-99] [REFERRED TO]
SENTHIL VS. STATE [LAWS(MAD)-2007-9-373] [REFERRED TO]
HARU GHOSH VS. STATE OF WEST BENGAL [LAWS(SC)-2009-8-51] [REFERRED TO]
SURAJ JAGANNATH JADHAV VS. STATE OF MAHARASHTRA [LAWS(SC)-2019-12-53] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)Challenge in this appeal is to the judgment rendered by a Division Bench of the Rajasthan High Court at Jodhpur confirming the death sentence awarded to the appellant for commission of offence punishable under Section 302 of the Indian Penal Code, 1860 (in short the 'IPC'). The trial Court had imposed a death sentence and, therefore, made a reference for confirmation of death sentence by the High Court in terms of Section 366 of the Code of Criminal Procedure, 1973 (in short the 'Code').
(3.)Appellant also filed an appeal and both the case under reference and the appeal were taken up together and disposed of by a common judgment.


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