B NOHA Vs. STATE OF KERALA
LAWS(SC)-2006-11-167
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on November 06,2006

B.NOHA Appellant
VERSUS
STATE OF KERALA Respondents





Cited Judgements :-

BRAHM PARKASH VS. STATE [LAWS(DLH)-2010-10-323] [REFERRED]
M P RAMADAS VS. STATE [LAWS(KER)-2011-3-272] [REFERRED TO]
PURAN PRASAD VS. STATE [LAWS(DLH)-2013-7-184] [REFERRED TO]
VASANATRAI KARSANBHAI MANKADIA VS. STATE OF GUJARAT [LAWS(GJH)-2016-12-29] [REFERRED TO]
P CHANDRA SEKHARAM VS. STATE A.C.B INSPECTOR OF POLICE KNR RANGE KARIMNAGAR [LAWS(APH)-2011-11-59] [REFERRED TO]
PRATAP SINGH VS. STATE OF M P [LAWS(MPH)-2011-10-35] [REFERRED TO]
JYOTIRMOY GANGULY VS. STATE OF JHARKHAND [LAWS(JHAR)-2022-7-82] [REFERRED TO]
RAJ RAJENDRA SINGH SETH ALIAS R R S SETH VS. STATE OF JHARKHAND [LAWS(SC)-2008-7-139] [REFERRED TO]
KULMIT SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2012-8-495] [REFERRED]
PIARA SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2013-9-33] [REFERRED TO]
MADAN LAL VS. STATE N.C.T. OF DELHI [LAWS(DLH)-2010-3-326] [REFERRED TO]
ARVINDBHAI RAMNIKLAL TRIVEDI VS. STATE OF GUJARAT [LAWS(GJH)-2010-6-94] [REFERRED TO]
SITA RAM VS. CBI [LAWS(DLH)-2020-5-48] [REFERRED TO]
KRISHNA KUMAR VERMA VS. STATE OF M P [LAWS(MPH)-2010-12-43] [REFERRED]
OMKAR LAL SHARMA VS. STATE OF MAHDYA PRADESH [LAWS(MPH)-2010-4-126] [REFERRED TO]
K. MANI VS. INSPECTOR OF POLICE, SPECIAL C.B.I., KOCHI [LAWS(KER)-2015-12-188] [REFERRED TO]
MADAN LAL VS. STATE [LAWS(RAJ)-2022-5-280] [REFERRED TO]
KALI CHARAN VERMA VS. CENTRAL BUREAU OF INVESTIGATION, DEHRADUN [LAWS(UTN)-2012-1-29] [REFERRED TO]
ARUN KUMAR PATRA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2008-12-32] [REFERRED TO]
SURYABALI DIXIT VS. STATE OF M P [LAWS(MPH)-2011-2-91] [REFERRED TO]
ADITTYA KUMAR VS. STATE [LAWS(RAJ)-2022-5-200] [REFERRED TO]
MOHANLAL VS. STATE [LAWS(RAJ)-2022-9-8] [REFERRED TO]
STATE VS. HIRA LAL [LAWS(RAJ)-2022-7-174] [REFERRED TO]
R P S YADAV VS. CBI [LAWS(DLH)-2011-4-10] [REFERRED TO]
NAVAL KISHORE VS. STATE [LAWS(DLH)-2014-9-72] [REFERRED TO]
PHOOLSINGH KUSHWAH VS. STATE OF MP [LAWS(MPH)-2010-3-64] [REFERRED TO]
ASHOK NAYAK VS. STATE OF M P [LAWS(MPH)-2011-7-29] [REFERRED TO]
STATE OF JHARKHAND VS. SWAMINATH PRASAD [LAWS(JHAR)-2008-2-45] [REFERRED TO]
B H ABDUL LATHIF, S/O H V HABIB VS. STATE OF KARNATAKA [LAWS(KAR)-2013-3-263] [REFERRED]
R Narayanaswamy VS. State of Karnataka [LAWS(KAR)-2013-9-164] [REFERRED TO]
A. K. SUDHAMMA VS. STATE OF KERALA [LAWS(KER)-2013-8-156] [REFERRED TO]
MURLIDHAR PRASAD VS. STATE OF BIHAR [LAWS(PAT)-2018-7-281] [REFERRED TO]
SITARAM SINGH VS. STATE OF BIHAR [LAWS(PAT)-2018-7-381] [REFERRED TO]
RAVI KUMAR RAJWANI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2011-7-31] [REFERRED TO]
RAM NARAYAN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2011-7-49] [REFERRED TO]
RAMESH THETE VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2009-12-67] [REFERRED TO]
P APPALA RAJU VS. STATE REP BY INSPECTOR OF POLICE C B I./S P E VISAKHAPATNAM [LAWS(APH)-2012-1-40] [REFERRED TO]
SURESH KUMAR VS. STATE [LAWS(RAJ)-2022-5-372] [REFERRED TO]
BHIKHABHAI BECHARBHAI MACHHI VS. STATE OF GUJARAT [LAWS(GJH)-2011-4-180] [REFERRED TO]
KANWARJIT SINGH KAKKAR VS. STATE OF PUNJAB [LAWS(SC)-2011-4-110] [REFERRED TO]
STATE OF A P VS. B RAMULU [LAWS(APH)-2015-4-25] [REFERRED TO]
KANHAIYA LAL VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2011-8-62] [REFERRED TO]
DWARKA PRASAD MISHRA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2011-9-12] [REFERRED TO]
PRAKASH MANIHAR VS. STATE [LAWS(RAJ)-2022-5-328] [REFERRED TO]
CHHAGAN LAL VS. STATE [LAWS(RAJ)-2022-7-173] [REFERRED TO]
MANOHAR LAL VS. STATE OF RAJ. [LAWS(RAJ)-2022-9-71] [REFERRED TO]
JAGDISH CHANDRA RAIKWAR VS. STATE OF M P [LAWS(MPH)-2010-8-96] [REFERRED TO]
PILLALAMARRI VENUGOPALA KRISHNA MURTHY VS. STATE BY INSPECTOR OF POLICE [LAWS(APH)-2011-2-12] [REFERRED TO]
V VAMAN RAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2011-9-5] [REFERRED TO]
RAM CHANDER SINGH VS. CBI [LAWS(DLH)-2010-11-114] [REFERRED TO]
B. TIWARI VS. STATE [LAWS(DLH)-2022-7-18] [REFERRED TO]
DEV RAJ ARORA VS. STATE THR CBI [LAWS(DLH)-2012-1-17] [REFERRED TO]
JAIPAL SINGH VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(UTN)-2012-1-20] [REFERRED TO]
MOHAN LAL WALIA VS. STATE C B I DELHI [LAWS(DLH)-2011-4-147] [REFERRED TO]
SANJEEV KUMAR DUBEY VS. STATE OF DELHI [LAWS(DLH)-2014-2-49] [REFERRED TO]
S.K. SAINI AND ORS. VS. C.B.I. [LAWS(DLH)-2015-8-226] [REFERRED TO]
RAJINDER SINGH @ PRASAD VS. C B I [LAWS(DLH)-2015-3-1] [REFERRED TO]
BHUSHAN SHARMA VS. STATE [LAWS(DLH)-2013-4-523] [REFERRED]
GIRI RAJ SINGH MEENA VS. STATE (NCT OF DELHI) [LAWS(DLH)-2014-1-105] [REFERRED TO]
BHAGIRATH GAUTAM S/O BADRI PRASAD VS. STATE OF M P [LAWS(MPH)-2010-7-121] [REFERRED]
OMKAR LAL SHARMA VS. STATE OF M P [LAWS(MPH)-2009-4-97] [REFERRED TO]
M ADINARAYANA VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2011-9-128] [REFERRED TO]


JUDGEMENT

Arijit Pasayat, J. - (1.)Leave granted.
(2.)Appellant calls in question legality of the judgment rendered by a learned Single Judge of the Kerala High Court upholding the conviction of the appellant for offences punishable under Section 7 and 13(1)(d) read with Section 13(2) of the Prevention of Corruption Act, 1988 (in short the Act)
(3.)The Enquiry Commissioner and the Special Judge, Thiruvananthapuram found the appellant guilty of the offences punishable as aforesaid, convicted him thereunder and sentenced him to undergo rigorous imprisonment for a period of 3 years and to pay a fine of Rs. 20,000/- with default stipulation in respect of the offence punishable under Section 7 of the Act. Further, the appellant was sentenced to undergo rigorous imprisonment for a period of 3 years for the offence punishable under Section 13(1)(d) read with Section 13(2) of the Act. The substantive sentences were directed to run concurrently.


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