LOK RAM Vs. NIHAL SINGH
LAWS(SC)-2006-4-70
SUPREME COURT OF INDIA (FROM: RAJASTHAN)
Decided on April 10,2006

LOK RAM Appellant
VERSUS
NIHAL SINGH Respondents


Referred Judgements :-

JOGINDER SINGH AND ANOTHER V. STATE OF PUNJAB AND ANOTHER [REFERRED TO]
SOHAN LAL AND OTHERS V. STATE OF RAJASTHAN [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. RAM KISHAN ROHTAGT [REFERRED TO]
MICHAEL MACHADO VS. CENTRAL BUREAU OF INVESTIGATION [REFERRED TO]
KRISHNAPPA VS. STATE OF KARNATAKA [REFERRED TO]



Cited Judgements :-

KESHAV PRASAD SHARMA VS. INDIAN OIL CORP [LAWS(SC)-2011-1-118] [REFERRED TO]
RAJENDRA SHARMA VS. STATE OF MADHYA PRADESH [LAWS(SC)-2014-1-109] [REFERRED TO]
BIMAL PRASAD SAHAYA VS. STATE OF ORISSA [LAWS(ORI)-2010-7-33] [REFERRED TO]
NARESH SAH VS. STATE OF BIHAR [LAWS(PAT)-2017-5-23] [REFERRED TO]
GURIYA ALIAS TABASSUM TAUQUIR VS. STATE OF BIHAR [LAWS(SC)-2007-9-14] [REFERRED TO]
Y SARABA REDDY VS. PUTHUR RAMI REDDY [LAWS(SC)-2007-5-123] [REFERRED TO]
ABBAS ALI VS. STATE OF U.P. [LAWS(ALL)-2013-9-28] [REFERRED TO]
BIDHAN ROY VS. THE STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2016-3-32] [REFERRED TO]
RAMAKANT TRIPATHI VS. STAE OF U P [LAWS(ALL)-2008-9-134] [REFERRED TO]
ASHOK PRATAP RAI VS. STATE OF U.P. [LAWS(ALL)-2017-5-180] [REFERRED TO]
SWADHIN MANDAL @ SWADHIN CHANDRA MANDAL AND ORS VS. THE STATE OF JHARKHAND [LAWS(JHAR)-2007-9-76] [REFERRED]
A.K.ALVA VS. STATE REPRESENTED BY [LAWS(MAD)-2019-1-689] [REFERRED TO]
AMANINDER SINGH SEKHON VS. STATE OF PUNJAB [LAWS(P&H)-2016-5-32] [REFERRED TO]
BASHIST PANDEY VS. STATE OF BIHAR [LAWS(PAT)-2008-4-18] [REFERRED TO]
PRASHANT TIWARI VS. STATE OF U P [LAWS(ALL)-2007-6-42] [REFERRED TO]
BRIJ NANDAN NAGAICH VS. STATE OF U P [LAWS(ALL)-2006-9-248] [REFERRED TO]
DR. F. KAMIL VS. STATE AND ORS. [LAWS(DLH)-2009-4-496] [REFERRED TO]
VINAY PRATAP SINGH VS. STATE OF U.P. [LAWS(ALL)-2023-4-87] [REFERRED TO]
HARMINDER SINGH VS. STATE OF UTTARAKHAND [LAWS(UTN)-2013-6-59] [REFERRED TO]
SUMAN VS. STATE OF RAJASTHAN [LAWS(SC)-2009-11-18] [REFERRED TO]
MINAKSHI GAUR VS. STATE OF U P [LAWS(ALL)-2007-12-175] [REFERRED TO]
VIJAY SARASWAT VS. RICHA OJHA SARASWAT [LAWS(CHH)-2018-5-50] [REFERRED TO]
I T C LTD VS. RAMESH NAYAK [LAWS(BOM)-2008-5-9] [REFERRED TO]
GIRRAJ VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-1-8] [REFERRED TO]
LAKHBIR SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2014-2-19] [REFERRED TO]
MURUGAN VS. STATE [LAWS(MAD)-2007-10-484] [REFERRED]
YUDHISTIR SAMANTARAY VS. STATE [LAWS(ORI)-2007-3-17] [REFERRED TO]
SURESH SINGH ALIAS HARAMI VS. STATE OF BIHAR [LAWS(PAT)-2008-1-14] [REFERRED TO]
JASVIR SINGH VS. STATE OF HARYANA [LAWS(P&H)-2008-2-281] [REFERRED TO]
CHATUR SINGH BOHRA & OTHERS VS. STATE OF UTTARAKHAND & ANOTHER [LAWS(UTN)-2013-11-102] [REFERRED]
MOHIT ALIAS SONU VS. STATE OF U.P. [LAWS(SC)-2013-7-11] [REFERRED TO]
SANTOSH NAYAK VS. STATE OF ORISSA [LAWS(ORI)-2008-4-43] [REFERRED TO]
Ramakanta Behera @ Sahu VS. State of Orissa [LAWS(ORI)-2009-1-35] [REFERRED TO]
PREM KUMAR SINGH @ PREM SINGH VS. STATE OF BIHAR [LAWS(PAT)-2008-4-108] [REFERRED TO]
V R ESWARAMOORTHY VS. SURIYA CHAKRA SPINNING MILLS PVT LTD [LAWS(MAD)-2007-10-193] [REFERRED TO]
MOHD. AKBAR NAJAR VS. STATE OF J&K [LAWS(J&K)-2015-8-48] [REFERRED TO]
JAI PAL AND OTHERS VS. STATE OF HARYANA AND ANOTHER [LAWS(P&H)-2013-1-506] [REFERRED]
JINDER KAUR @ SHINDER KAUR AND ANOTHER VS. STATE OF PUNJAB [LAWS(P&H)-2012-9-367] [REFERRED]
GURPREET KAUR VS. STATE OF HARYANA AND ANOTHER [LAWS(P&H)-2012-11-286] [REFERRED]
HAJI SHAFIQ AHMAD VS. STATE OF U.P. [LAWS(ALL)-2014-1-47] [REFERRED TO]
HARE RAM MAHTO AND ORS. VS. THE STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2015-4-141] [REFERRED TO]
MAGANLAL DADDULAL PAIGWAR VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(BOM)-2007-8-35] [REFERRED TO]
HARBHAJAN SINGH VS. STATE OF PUNJAB [LAWS(SC)-2009-7-98] [REFERRED TO]
SHRIDEV SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2022-8-153] [REFERRED TO]
ANAND GOPAL PRADHAN VS. STATE OF U.P. [LAWS(ALL)-2013-1-279] [REFERRED TO]
UNIKIL PESTICIDES PVT. LTD. VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2015-3-351] [REFERRED TO]
PARAS VS. STATE OF HARYANA [LAWS(P&H)-2014-2-27] [REFERRED TO]
MANOHAR LAL VS. STATE OF PUNJAB [LAWS(P&H)-2013-7-1330] [REFERRED]
SANJOG @ SANJOGITA AND ANOTHER VS. STATE OF HARYANA AND ANOTHER [LAWS(P&H)-2012-7-274] [REFERRED TO]
RAMPHAL VS. STATE OF HARYANA AND ORS [LAWS(P&H)-2010-3-254] [REFERRED]
BRIJ MOHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2011-12-54] [REFERRED TO]
KAMLESH AND ANR. VS. STATE OF RAJ. AND ANR. [LAWS(RAJ)-2013-9-266] [REFERRED TO]
SARABJIT SINGH VS. STATE OF PUNJAB [LAWS(SC)-2009-5-225] [REFERRED TO]
RAM SINGH VS. RAM NIWAS [LAWS(SC)-2009-5-138] [REFERRED TO]
KANTILAL BHIKHABHAI CHAVDA VS. UNION OF INDIA [LAWS(GJH)-2013-9-54] [REFERRED TO]
SMT. SHEELA BHAGEL VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2012-2-183] [REFERRED TO]
DALIP SINGH VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2013-9-834] [REFERRED]
SUPERINTENDING ENGINEER VIRUDHUNAGAR ELECTRICITY DISTRIBUTION CIRCLE VIRUDHUNAGAR VS. SIVAKASI ELECTROCHEMICAL LTD REP BY ITS CHAIRMAN AND MANAGING DIRECTOR C.A.JAIRAJ [LAWS(MAD)-2011-12-29] [REFERRED TO]
KAMLA AND ANOTHER VS. STATE OF HARYANA AND ANOTHER [LAWS(P&H)-2012-10-692] [REFERRED]
BIMAN CHATTERJEE VS. STATE OF WEST BENGAL [LAWS(CAL)-2008-5-45] [REFERRED TO]
BALBEER VS. STATE OF U.P. [LAWS(ALL)-2016-7-124] [REFERRED]
PRATAP SINGH VS. STATE OF A.P. [LAWS(APH)-2023-2-70] [REFERRED TO]
SHIV KUMAR SHARMA VS. THE STATE [LAWS(DLH)-2009-7-396] [REFERRED TO]
PATEL HIMANSHUBHAI BHOGILAL VS. STATE OF GUJARAT [LAWS(GJH)-2007-3-230] [REFERRED TO]
SEEMA @ SEEMA RANI VS. STATE OF U P & ANOTHER [LAWS(ALL)-2016-10-10] [REFERRED]
PEHALWAN SHUKLA VS. SPECIAL JUDGE S.C. AND S.T. ACT [LAWS(ALL)-2017-10-259] [REFERRED TO]
AASEJORGENSEN VS. STATE OF U P [LAWS(ALL)-2007-11-4] [REFERRED TO]
SHILPI SHAKT VS. STATE NCT OF DELHI [LAWS(DLH)-2008-7-132] [REFERRED TO]
BAMAKANTA BEHERA @ SAHU AND ANR. AND SRI SUKADEV SAHU AND ANR. VS. STATE OF ORISSA [LAWS(ORI)-2009-1-75] [REFERRED TO]
PREM DEVI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-10-173] [REFERRED TO]
RAM KARAN ALIAS RODA VS. STATE OF HARYANA [LAWS(P&H)-2006-11-87] [REFERRED TO]
MOHAN SINGH AND ORS. VS. STATE OF PUNJAB [LAWS(P&H)-2008-2-282] [REFERRED TO]
SHANKAR YADAV VS. BASANTIBAI AND ANR [LAWS(MPH)-2010-9-113] [REFERRED]
BHOLU RAM VS. STATE OF PUNJAB [LAWS(SC)-2008-8-113] [REFERRED TO]
AMRUTHESH N. P. VS. STATE OF KARNATAKA [LAWS(KAR)-2021-3-45] [REFERRED TO]
NOOR MOHAMMAD S/O LATE HUSAINI VS. STATE OF U.P [LAWS(ALL)-2013-3-30] [REFERRED TO]
MOHD ARIF VS. STATE OF U P [LAWS(ALL)-2011-2-10] [REFERRED TO]
SAMBHAJI NAGOBA KENDRE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-9-54] [REFERRED TO]


JUDGEMENT

Arijit Pasayat, J. - (1.)Leave granted.
(2.)Appellant who has been directed to be impleaded as an accused in terms of Section 319 of the Code of Criminal Procedure, 1973 (in short the Code) challenges the order passed by learned single Judge of the Rajasthan High Court at Jodhpur.
(3.)Background facts are as under: Respondent No.1 - Nihal Singhs daughters Saroj and Kanta were married to Ishwar Singh and Bhim Singh, both sons of Appellant, Lok Ram. Saroj died on 14-9-2001. On 2-9-2001, respondent Nihal Singh filed a complaint at the Police Station, Fatehabad (Haryana), alleging commission of offence punishable under Section 406 read with Section 34 of the Indian Penal Code, 1860 (in short the IPC) and moved an application for seizure of articles purported to have been given as dowry. In the complaint it was stated that on 14-9-2001 Saroj, daughter of complainant Nihal Singh died. When his nephew Mangal Singh went to meet Saroj he learnt that she had been killed by her husband Ishwar Singh, brother in law-Bhim Singh and father in law-Lok Ram. Kerosene oil was poured on her and then she was set on fire. Police registered a case relating to offences punishable under Section 304-B and 498-A read with Section 34, IPC. On the basis of the aforesaid report an investigation was started. Stand of the appellant, Lok Ram was that he was serving at a school at the alleged time of incident. Statements of various persons were recorded. During trial, complainant-Nihal Singh moved an application under Section 319 of the Code. By order dated 6-9-2002 learned Sessions Judge rejected the application. On 4-12-2002, trial court convicted Ishwar Singh, Bhim Singh and their mother for commission of offences punishable under Section 304-B, IPC and each was sentenced to undergo rigorous imprisonment for 7 years. Against the order dated 6-9-2002 a revision petition was filed. The High Court by the impugned judgment directed the trial court to proceed against the appellant by summoning him.


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