SANJIV KUMAR Vs. STATE OF PUNJAB
LAWS(SC)-2006-11-197
SUPREME COURT OF INDIA
Decided on November 07,2006

SANJIV KUMAR Appellant
VERSUS
STATE OF PUNJAB Respondents


Cited Judgements :-

STATE OF WEST BENGAL VS. BINOD KUMAR SHAW [LAWS(CAL)-2012-8-82] [REFERRED TO]
RATAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2012-9-109] [REFERRED TO]
CHINTULAL VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2013-2-85] [REFERRED TO]
CHAND RAM VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2013-1-13] [REFERRED TO]
RAJEEV KUMAR VS. STATE OF HARYANA [LAWS(SC)-2013-10-73] [REFERRED TO]
RAKESH KUMAR SON OF SH. HACHHU RAM, RESIDENT OF CHANAUTA, POLICE STATION SARKAGHAT, DISTRICT MANDI, H.P VS. STATE OF HMACHAL PRADESH [LAWS(HPH)-2012-3-157] [REFERRED TO]
BALRAM KUMAR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2013-11-32] [REFERRED TO]
RAJENDRA KUMAR GUPTA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2013-5-102] [REFERRED TO]
CHAMAN LAL VS. STATE OF H.P. [LAWS(HPH)-2014-8-96] [REFERRED TO]
DHARAM DASS AND ORS. VS. THE NARCOTICS CONTROL BUREAU [LAWS(HPH)-2015-3-61] [REFERRED TO]
CHANDRAPAL KHUBIRAM RAJORIYA VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2015-6-173] [REFERRED TO]
BHOLA PAL VS. STATE [LAWS(ALL)-2015-7-57] [REFERRED TO]
HEISNAM JOYKUMAR SINGH VS. THE STATE OF MANIPUR [LAWS(MANIP)-2015-10-6] [REFERRED TO]
MANOJ TEWARI AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2016-4-21] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. DEV RAJ [LAWS(HPH)-2012-7-164] [REFERRED TO]
SANJAY KUMAR SON OF SHRI KISHAN CHAND VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2012-9-15] [REFERRED TO]
STATE OF H P VS. SURINDER PAL SINGH [LAWS(HPH)-2013-5-64] [REFERRED TO]
MOHD MARGUB SON OF MOHD MAHBOOB VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2012-1-227] [REFERRED]
STATE OF HIMACHAL PRADESH VS. BALDEV SINGH SON OF THUNDU RAM [LAWS(HPH)-2013-1-101] [REFERRED]
DHANA BAI VERMA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2018-3-107] [REFERRED TO]
MANOJ KUMAR AND OTHERS VS. STATE OF C.G. [LAWS(CHH)-2017-7-79] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)Heard learned Counsel for the respective parties.
(3.)On 28th November, 2008, we had issued notice on the special leave petition and had allowed the application for impleadment of the complainant as party to the proceedings, having regard to the submissions which had been made that the parties had compromised the matter between themselves. It has been jointly submitted by the appellant and the added respondent that the quantum of sentence could be considered in that background.


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.