UMRAO Vs. STATE OF HARYANA
LAWS(SC)-2006-5-40
SUPREME COURT OF INDIA
Decided on May 12,2006

UMRAO Appellant
VERSUS
STATE OF HARYANA Respondents


Cited Judgements :-

SURATSANG RAGHAVJIBHAI PARMAR VS. STATE OF GUJARAT [LAWS(GJH)-2010-7-353] [REFERRED TO]
STATE OF RAJASTHAN VS. NIRANJAN LAL CHEEPA [LAWS(RAJ)-2007-11-5] [REFERRED TO]
STATE OF RAJASTHAN VS. KANHAIYA LAL [LAWS(RAJ)-2008-1-10] [REFERRED TO]
STATE OF RAJASTHAN VS. RAVINDER SINGH [LAWS(RAJ)-2008-5-54] [REFERRED TO]
STATE OF RAJASTHAN VS. BALVINDER KUMAR [LAWS(RAJ)-2008-5-145] [REFERRED TO]
STATE OF RAJASTHAN VS. MOHD SHARIF [LAWS(RAJ)-2009-4-23] [REFERRED TO]
STATE OF RAJASTHAN VS. JAGDISH PRASAD [LAWS(RAJ)-2008-7-10] [REFERRED TO]
DAKHLI DEVI VS. BISHAN SINGH [LAWS(RAJ)-2013-12-20] [REFERRED TO]
STATE VS. HANSRAJ [LAWS(RAJ)-2008-8-43] [REFERRED TO]
STATE OF RAJASTHAN VS. MISRI LAL [LAWS(RAJ)-2008-7-75] [REFERRED TO]
MURALI DEVI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-1-198] [REFERRED TO]
HARIMAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-4-46] [REFERRED TO]
JDA VS. PHOOL DEVI [LAWS(RAJ)-2014-1-146] [REFERRED TO]
ASSISTANT ENGINEER VS. JHABAR MAL MEEL [LAWS(RAJ)-2014-4-136] [REFERRED TO]
BHANWAR VS. STATE [LAWS(RAJ)-2014-2-113] [REFERRED TO]
PREM BAI VS. STATE [LAWS(RAJ)-2014-1-147] [REFERRED TO]
STATE OF M.P. VS. GHASITA & ANR. [LAWS(MPH)-2008-8-124] [REFERRED TO]
PURUSHOTTAM VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2013-12-139] [REFERRED TO]
STATE OF RAJASTHAN VS. SURGYAN [LAWS(RAJ)-2013-11-225] [REFERRED TO]
SUSHILA VS. PREM CHAND AND ORS. [LAWS(RAJ)-2014-2-233] [REFERRED TO]
VED PRAKASH VS. K. LAL & SONS PVT. LTD. AND ORS. [LAWS(RAJ)-2014-5-277] [REFERRED TO]
STATE VS. SOWARAN SINGH [LAWS(RAJ)-2008-1-164] [REFERRED TO]
STATE VS. VIJENDRA [LAWS(RAJ)-2008-1-168] [REFERRED TO]
STATE VS. RAMCHARAN [LAWS(RAJ)-2008-1-174] [REFERRED TO]
STATE VS. MANOHAR LAL AND ORS. [LAWS(RAJ)-2008-5-193] [REFERRED TO]
STATE OF RAJASTHAN VS. DWARKILAL AND ANR. [LAWS(RAJ)-2008-5-195] [REFERRED TO]
STATE OF RAJASTHAN VS. TEJ SINGH AND ANR. [LAWS(RAJ)-2008-7-135] [REFERRED TO]
THE STATE OF RAJASTHAN VS. MOHAN RAM [LAWS(RAJ)-2008-7-137] [REFERRED TO]
RAJASTHAN SMALL INDUSTRIES CORPORATION LIMITED VS. M/S. RAJASTHANI, RAJASTHAN SMALL SCALE HANDICRAFT INDUSTRIES [LAWS(RAJ)-2008-7-138] [REFERRED TO]
STATE VS. POORAN CHAND [LAWS(RAJ)-2008-7-139] [REFERRED TO]
STATE OF MAHARASHTRA VS. HARSINGH BAHUSINGH SABLE [LAWS(BOM)-2008-6-43] [REFERRED TO]
STATE OF RAJASTHAN VS. OM PRAKASH [LAWS(RAJ)-2009-5-16] [REFERRED TO]
UNION OF INDIA VS. SUMAN DISTRIBUTOR LTD. [LAWS(RAJ)-2008-8-30] [REFERRED TO]
STATE OF RAJASTHAN VS. SHIVRATAN SINGH [LAWS(RAJ)-2009-4-38] [REFERRED TO]
STATE VS. MADAN LAL [LAWS(RAJ)-2008-8-42] [REFERRED TO]
AVTAR KRISHNA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-5-198] [REFERRED TO]
RAJENDRA KUMAR VS. STATE [LAWS(RAJ)-2014-1-96] [REFERRED TO]
SUKHLAL VS. STATE [LAWS(RAJ)-2014-1-97] [REFERRED TO]
VEERAN VS. STATE OF M P [LAWS(MPH)-2013-4-147] [REFERRED TO]
STATE OF RAJASTHAN VS. NAVAL KISHORE [LAWS(RAJ)-2008-5-236] [REFERRED TO]
STATE OF RAJASTHAN VS. MAN SINGH AND ORS. [LAWS(RAJ)-2008-5-239] [REFERRED TO]
STATE OF RAJASTHAN VS. MADAN [LAWS(RAJ)-2009-7-157] [REFERRED TO]
STATE OF RAJASTHAN VS. MOHAMMED HANEEF AND ORS [LAWS(RAJ)-2013-5-375] [REFERRED]
STATE OF RAJASTHAN VS. BHANWAR LAL [LAWS(RAJ)-2013-5-376] [REFERRED]
GIRWAR VS. STATE OF RAJASTHAN AND ORS [LAWS(RAJ)-2014-2-294] [REFERRED]
KHAN NUROOLJAHAN VS. STATE OF RAJASTHAN AND ANR [LAWS(RAJ)-2014-2-301] [REFERRED]
LAXMI KARADIYA VS. RAJU SHARMA AND ANR [LAWS(RAJ)-2014-2-309] [REFERRED]
ALKA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2014-5-324] [REFERRED]
STATE OF RAJASTHAN VS. TINGLE @ CHINKLE & ANR [LAWS(RAJ)-2014-5-349] [REFERRED]
NANCHHU VS. STATE OF RAJASTHAN & ANR [LAWS(RAJ)-2014-5-362] [REFERRED]
STATE VS. GYANI RAM AND OTHERS [LAWS(RAJ)-2008-1-195] [REFERRED]
SAVITRI VS. STATE OF RAJASTHAN AND OTHERS [LAWS(RAJ)-2015-7-375] [REFERRED]
STATE OF RAJASTHAN VS. SAMPAT LAL [LAWS(RAJ)-2007-11-100] [REFERRED TO]
STATE OF RAJASTHAN VS. PADAM SINGH [LAWS(RAJ)-2007-11-103] [REFERRED TO]
AZAM ALI KHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-5-418] [REFERRED TO]
STATE OF RAJ. VS. RAMESHWAR @ BADLU [LAWS(RAJ)-2007-11-106] [REFERRED TO]
BABU LAL VS. STATE OF RAJASTHAN AND OTHERS [LAWS(RAJ)-2014-1-392] [REFERRED TO]


JUDGEMENT

S. B. Sinha, J. - (1.)The appellant before us in Criminal Appeal No.1387/99 is the first informant of First Information Report (FIR) No.386 lodged on 17-9-1992 at Narnaul Police Station in Tehsil Narnaul in relation to an occurrence which took place at about 6/6.30 A.M. on that day wherein the respondent Nos.2 to 6 in Criminal Appeal No.1387/99, respondents in Criminal Appeal No. 1388/99, along with one Ram Dayal, were arrayed as accused for alleged commission of an offence punishable under Sections 148, 302/149, 307/149, 325/149 and 506/149 of the Indian Penal Code (I.P.C., for short). In the said FIR, it was alleged by the appellant herein, Umrao, that at the said hour, i.e., 6/6.30 A.M. he went to the tubewell owned by his brother Rewti, along with his son-Rajinder and his brother. They found that the accused persons were removing the electric motor therefrom. On their asking the accused persons not to do so, Yad Ram hurled a blow by the reverse side of "kassi", which he was carrying in his hand, on the head of Rajinder (since deceased). Rajinder is son of the appellant. He further hurled a blow with the said "kassi"on the head of the deceased, who fell down. The accused-respondent No.2-Babu Lal and respondent No.3-Ram Swarup also hurled several blows with "jelly" and "lathi" respectively, on the waist and back side of shoulders of the deceased. Respondent No.5-Golu Ram caused one injury on the head while respondent No.6-Ramji Lal caused one injury on the left elbow and another on left rib of the appellant-Umrao by giving several lathi blows. Yad Ram again inflicted a "kassi" blow from its reverse side on the right rib of Rewti. Ram Dayal caused injuries on the waist and one injury each on both the hands of Rewti.
(2.)It is not disputed that some of the respondents also suffered injuries. Rajinder (since deceased) was admitted in the Civil Hospital, Narnaul on 17-9-1992. He was discharged from the said hospital on 25-9-1992 at about 8 A.M. He was again admitted in the hospital on the same day. At about 9.25 P.M. on 28-9-1992 he was operated upon by Dr. Sanjeev Dua (P.W.8). Rajinder expired on 30-9-1992.
(3.)After the deceased was admitted to the hospital, an information was sent to the Narnaul Police Station, whereupon the P.W.12-Anishi Lal, Head Constable visited the hospital and recorded the statement of the appellant at about 2.30 P.M. The FIR was lodged on the same day at 2.40 P.M. on the basis of the said statements.


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