KRISHAN Vs. STATE OF HARYANA
LAWS(SC)-2006-8-124
SUPREME COURT OF INDIA
Decided on August 23,2006

KRISHAN Appellant
VERSUS
STATE OF HARYANA Respondents


Cited Judgements :-

NAKHIA VS. STATE OF ODISHA [LAWS(ORI)-2022-9-10] [REFERRED TO]
MALKIAT SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2014-2-543] [REFERRED TO]
SUNIL PASWAN VS. STATE OF BIHAR [LAWS(PAT)-2017-5-64] [REFERRED TO]
STATE OF U.P. VS. RAM KUMAR & ORS. [LAWS(SC)-2017-7-101] [REFERRED TO]
PRAMOD S/O MIHILAL KORI VS. STATE OF M P [LAWS(MPH)-2018-2-319] [REFERRED TO]
HIMALU RAM VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2012-1-78] [REFERRED TO]
LAL MANI VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2020-5-83] [REFERRED TO]
VISHUN KUMAR & ANOTHER VS. STATE OF U P [LAWS(ALL)-2017-8-469] [REFERRED TO]
SHEO KUMAR @ BAGGAR VS. STATE OF U P [LAWS(ALL)-2017-9-267] [REFERRED TO]
RAMESHWAR VS. STATE OF C.G. [LAWS(CHH)-2012-9-57] [REFERRED TO]
RAZA AND ORS. VS. STATE OF C.G. [LAWS(CHH)-2018-8-161] [REFERRED TO]
BHANWAR LAL @ BHOORA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2015-3-305] [REFERRED TO]
ABDUL SAYEED VS. STATE OF MADHYA PRADESH [LAWS(SC)-2010-9-91] [REFERRED TO]
AKHTAR VS. STATE OF UTTARANCHAL [LAWS(SC)-2009-4-73] [REFERRED TO]
STATE VS. AKHTAR (SINCE DECEASED) AND ORS. [LAWS(UTN)-2007-7-48] [REFERRED TO]
MANI SHANKAR VS. STATE NCT OF DELHI [LAWS(DLH)-2022-10-30] [REFERRED TO]
SIDH NATH SINGH AND (4) OTHERS VS. STATE OF U P [LAWS(ALL)-2017-9-300] [REFERRED TO]
SHYAMOO @ PAPPU VS. STATE OF U P [LAWS(ALL)-2018-1-331] [REFERRED TO]
RAM MILAN AND ANOTHER VS. STATE OF U P [LAWS(ALL)-2017-9-265] [REFERRED TO]
JAI PAL SINGH AND (3) OTHERS VS. STATE OF U P [LAWS(ALL)-2017-10-270] [REFERRED TO]
CHANDRA PRAKASH @ PRAKASH VS. STATE OF U.P. [LAWS(ALL)-2017-10-318] [REFERRED TO]
BRAJ KISHORE TIWARI VS. STATE OF U.P. [LAWS(ALL)-2014-7-258] [REFERRED TO]
JAGDAMBA VS. STATE OF U P [LAWS(ALL)-2021-5-28] [REFERRED TO]
NAEEM KHAN @ GUDDU VS. STATE [LAWS(DLH)-2013-10-266] [REFERRED TO]
RAM RAI, S/O LATE PARDEEP RAI VS. STATE OF BIHAR [LAWS(PAT)-2018-1-104] [REFERRED TO]
VELUCHAMY VS. STATE [LAWS(MAD)-2009-9-8] [REFERRED TO]
SULIAN ALIAS CHINNATHAMBI VS. STATE OF TAMIL NADU [LAWS(MAD)-2009-4-329] [REFERRED TO]
GANPATBHAI MAHIJIBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2018-11-69] [REFERRED TO]
STATE OF GUJARAT VS. AMRA SAMAT RABARI [LAWS(GJH)-2020-1-228] [REFERRED TO]
ANSAR MIYAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-10-16] [REFERRED TO]
VED YADAV VS. STATE [LAWS(DLH)-2022-10-170] [REFERRED TO]
SIMRAN @ MEENA KHAN VS. STATE [LAWS(DLH)-2016-5-146] [REFERRED TO]
SATYA DEO VS. STATE OF U.P. [LAWS(ALL)-2014-4-9] [REFERRED TO]
SHYAMA DEVI VS. STATE OF U P [LAWS(ALL)-2017-9-299] [REFERRED TO]
UGGAN VS. STATE OF U P [LAWS(ALL)-2017-8-449] [REFERRED TO]
LALLAN @ GAYA RATAN YADAV AND ANOTHER VS. STATE OF U P [LAWS(ALL)-2018-4-120] [REFERRED TO]
MUNNI LAL VS. STATE OF U.P. [LAWS(ALL)-2020-4-83] [REFERRED TO]
DHAN SINGH VS. STATE OF U.P. [LAWS(ALL)-2020-3-98] [REFERRED TO]
BOXING RAI @ RAMAKANT RAI, SON OF LATE RAM DEVAN RAI VS. STATE OF BIHAR [LAWS(PAT)-2017-10-71] [REFERRED TO]
JARNAIL SINGH VS. STATE OF PUNJAB [LAWS(SC)-2009-8-50] [REFERRED TO]
SHUKH DEV AND (2) OTHERS VS. STATE OF U P [LAWS(ALL)-2017-9-312] [REFERRED TO]
RAM JAG VS. STATE OF U P [LAWS(ALL)-2017-9-292] [REFERRED TO]
MUNNA ALIAS OM PRAKASH VS. STATE OF MADHYA PRADESH [LAWS(CHH)-2011-8-37] [REFERRED]
SURJEET KUMAR VS. STATE OF U.P. [LAWS(ALL)-2020-1-375] [REFERRED TO]
PRAHLAD VS. STATE OF U.P. [LAWS(ALL)-2022-4-26] [REFERRED TO]
IMRAN VS. STATE [LAWS(DLH)-2012-10-322] [REFERRED TO]
STATE VS. AKHTAR [LAWS(ALL)-2007-7-77] [REFERRED TO]
JAYAPAL VS. STATE [LAWS(MAD)-2009-8-86] [REFERRED TO]
SUDAMA RAI SON OF LATE RAM ASHISH RAI VS. STATE OF BIHAR [LAWS(PAT)-2013-5-56] [REFERRED TO]
THE STATE OF A.P. VS. ADDASARI TRINADHA AND ORS. [LAWS(APH)-2020-5-65] [REFERRED TO]
HAJARI LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-10-15] [REFERRED TO]
MALLIKARJUN VS. STATE OF KARNATAKA [LAWS(KAR)-2022-7-672] [REFERRED TO]
BRAHM SWAROOP VS. STATE OF UP [LAWS(SC)-2010-10-65] [REFERRED TO]
MAHESH JANARDHAN GONNADE VS. STATE OF MAHARASHTRA [LAWS(SC)-2008-4-46] [REFERRED TO]
GANGA SINGH RAJPUT VS. STATE OF RAJASTHAN [LAWS(RAJ)-2017-11-70] [REFERRED TO]
RAJDEO PANDEY VS. STATE OF U.P. [LAWS(ALL)-2019-10-227] [REFERRED TO]
NACHAU SINGH VS. STATE OF U P [LAWS(ALL)-2017-9-305] [REFERRED TO]
PAPPU @ SURENDRA KUMAR SONAR AND (2) OTHERS VS. STATE OF U P [LAWS(ALL)-2017-9-263] [REFERRED TO]
BHAGWATI VS. STATE OF U.P. [LAWS(ALL)-2020-2-286] [REFERRED TO]
SAMBHU NATH VS. STATE OF U.P. [LAWS(ALL)-2020-4-82] [REFERRED TO]
VIJAY SINGH AND ORS. VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2018-6-267] [REFERRED TO]
CHANDESHWAR SAH VS. STATE OF BIHAR [LAWS(PAT)-2018-1-158] [REFERRED TO]
MADAN SAHNI VS. THE STATE OF BIHAR [LAWS(PAT)-2018-3-60] [REFERRED TO]
VALABHAI GHELABHAI BHARWAD VS. STATE OF GUJARAT [LAWS(GJH)-2016-6-218] [REFERRED TO]
VIJAY SINGH VS. STATE [LAWS(DLH)-2011-1-117] [REFERRED TO]
RAM KUNWAR @ RATAN LAL VS. STATE [LAWS(RAJ)-2017-8-4] [REFERRED TO]
JASWANTBHAI CHATURBHAI NAI & ORS. VS. STATE OF GUJRAT & ANR. [LAWS(BOM)-2017-5-79] [REFERRED TO]
HARI BANSH TIWARI VS. STATE OF U P [LAWS(ALL)-2017-9-301] [REFERRED TO]
SANTOSH SHUKLA @ SHIV MOHAN SHUKLA AND (3) ORS VS. STATE OF U P [LAWS(ALL)-2017-8-467] [REFERRED TO]
AZAD VS. STATE OF U P [LAWS(ALL)-2017-8-492] [REFERRED TO]
FUTEHARI RAM VS. STATE OF BIHAR [LAWS(PAT)-2022-7-16] [REFERRED TO]
BHANWAR SINGH VS. THE STATE OF RAJASTHAN [LAWS(RAJ)-2018-2-54] [REFERRED TO]
RANJIT SINGH VS. STATE OF MADHYA PRADESH [LAWS(SC)-2010-10-114] [REFERRED TO]
STATE OF GUJARAT VS. JILUBHAI D. VALA [LAWS(GJH)-2020-3-55] [REFERRED TO]
DHIRUBHAI OGHADBHAI DASLANIYA AND ORS VS. STATE OF GUJARAT [LAWS(GJH)-2014-4-201] [REFERRED TO]
SUMIT GUPTA VS. STATE NCT OF DELHI [LAWS(DLH)-2014-10-122] [REFERRED TO]
RAM NATH SINGH AND (4) ORS VS. STATE OF U P [LAWS(ALL)-2018-1-349] [REFERRED TO]
KANHAIYA LAL AND AN OTHER VS. STATE OF U P [LAWS(ALL)-2018-1-347] [REFERRED TO]
SHEO MOHAN VS. STATE OF U P [LAWS(ALL)-2017-9-275] [REFERRED TO]
GAJRAJ AND OTHERS VS. STATE OF U P [LAWS(ALL)-2018-1-183] [REFERRED TO]
VIJAI BAHADUR AND (3) OTHERS VS. STATE OF U P [LAWS(ALL)-2017-9-317] [REFERRED TO]
JAGAN NATH AND OTHERS VS. STATE OF U.P. [LAWS(ALL)-2017-10-319] [REFERRED TO]
MOHD SHAMIM GHOSI & ANOTHER VS. STATE OF U P [LAWS(ALL)-2017-8-471] [REFERRED TO]
HAIDER ALI VS. STATE OF U P [LAWS(ALL)-2017-8-466] [REFERRED TO]
NANDE @ TAPESHWARI PRASAD VS. STATE OF U P [LAWS(ALL)-2017-8-475] [REFERRED TO]
DHANTOO VS. STATE OF U P [LAWS(ALL)-2017-9-239] [REFERRED TO]
SAYEED ALIAS SAHID VS. STATE OF U.P. [LAWS(ALL)-2021-9-161] [REFERRED TO]
NAVJEET ALIAS PRINCE VS. STATE [LAWS(DLH)-2010-9-119] [REFERRED TO]
VISHWANATH VS. STATE OF UP [LAWS(ALL)-2014-8-207] [REFERRED TO]
VIKKI VS. STATE OF MADHYA PRADESH [LAWS(CHH)-2017-8-119] [REFERRED TO]
KADTI RAMA VS. STATE OF M.P. [LAWS(CHH)-2012-8-64] [REFERRED TO]
DHANRAJ AND OTHERS VS. STATE OF C.G. [LAWS(CHH)-2013-9-37] [REFERRED TO]
JHAPTI AND (4) OTHERS VS. STATE OF U P [LAWS(ALL)-2017-9-270] [REFERRED TO]
VISHRAM VS. STATE OF U P [LAWS(ALL)-2017-8-429] [REFERRED TO]
DAL BAHADUR SINGH @ CHHOTU VS. STATE OF U P [LAWS(ALL)-2017-8-380] [REFERRED TO]
MANOJ KUMAR VS. STATE OF U.P. [LAWS(ALL)-2017-5-162] [REFERRED TO]
JATA SHANKAR VS. STATE OF U. P. [LAWS(ALL)-2020-3-155] [REFERRED TO]
HARENDERA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2019-10-238] [REFERRED TO]
VEER BAHADUR SINGH AND ORS. VS. STATE AND ORS. [LAWS(DLH)-2015-3-214] [REFERRED TO]
WASIM VS. STATE [LAWS(DLH)-2013-5-547] [REFERRED TO]
KALI RAM VS. STATE N.C.T. OF DELHI [LAWS(DLH)-2014-1-400] [REFERRED TO]
KALIDAS KUNDLIK LOMTE VS. STATE OF MAHARASHTA [LAWS(BOM)-2023-2-158] [REFERRED TO]
MUKESH AND ANOTHER VS. STATE FOR NCT OF DELHI AND OTHERS. [LAWS(SC)-2017-5-43] [REFERRED TO]
PINTOO @ LAKHAN SINGH & ANOTHER VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2018-4-105] [REFERRED TO]
VEERPAL VS. STATE NCT OF DELHI [LAWS(DLH)-2020-9-121] [REFERRED TO]
MOHD NADIM VS. STATE [LAWS(DLH)-2018-4-439] [REFERRED TO]


JUDGEMENT

- (1.)Heard learned counsel for the parties.
(2.)The trial court convicted fifteen accused persons, including the five appellants of Criminal Appeal No. 801 of 2005 under Sections 302/149 of the Indian Penal Code (for short "IPC") and sentenced them to undergo imprisonment for life and to pay fine of Rs 5000 each. They were further convicted under Ss. 307/149 of the Indian Penal Code and sentenced to undergo rigorous imprisonment for a period of five years and to pay a fine of Rs. 1000.00 each, in default, to undergo further imprisonment for a period of one month. The accused persons were then convicted under Ss. 324 and 148 of the Indian Penal Code and sentenced to undergo rigorous imprisonment for a period of two years and one year respectively. The sentences were, however, ordered to run concurrently.
(3.)On appeal being preferred, the High Court acquitted other ten accused persons whereas upheld convictions of the appellants of Criminal Appeal No. 801 of 2005. Hence, Criminal Appeal No. 801 of 2005 has been filed by special leave by the convicted accused persons. The State of Haryana has filed Criminal Appeal No. 674 of 2005 against the order of acquittal rendered by the High Court in relation to nine persons whereas no appeal has been preferred against the order of acquittal of Krishan-II (Accused 6).


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