MOHD.SHAKEEL Vs. STATE OF A.P.
LAWS(SC)-2006-11-200
SUPREME COURT OF INDIA
Decided on November 22,2006

MOHD.SHAKEEL Appellant
VERSUS
STATE OF A.P. Respondents


Cited Judgements :-

PRABHATSINH AGARSINH JADEJA VS. STATE OF GUJARAT [LAWS(GJH)-2009-3-344] [REFERRED TO]
GUDU RAM VS. STATE OF H.P. [LAWS(HPH)-2007-10-59] [REFERRED TO]
INDRASAN VS. STATE OF U P [LAWS(SC)-2009-7-65] [REFERRED TO]
DAVINDER SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2008-5-80] [REFERRED TO]
SUNIL KHERGADE VS. STATE OF MAHARASHTRA [LAWS(SC)-2015-8-26] [REFERRED TO]
RANJIT ORANG VS. STATE OF ASSAM [LAWS(GAU)-2008-3-49] [REFERRED TO]
JUGUT RAM VS. STATE OF CHHATTISGARH [LAWS(SC)-2020-9-23] [REFERRED TO]


JUDGEMENT

- (1.)Heard learned counsel for the parties.
(2.)The appellant, along with accused Mohd. Isaq and Mohd. Siraj, was tried and by judgment rendered by the trial court, while the other two accused persons were acquitted, the appellant was convicted u/s. 302 of the Indian Penal Code (for short "IPC") and sentenced to undergo imprisonment for life and to pay fine of Rs. 2000.00, in default to undergo simple imprisonment for a period of six months. Against the order of acquittal, no appeal was preferred. On appeal being preferred by the appellant, the High Court confirmed the conviction. Hence, this appeal by special leave.
(3.)The prosecution case is supported by the evidence of PWs 2, 3 and 4 (Zubeda Bee, Zaheda Begum and Mohd. Sarwar respectively). These witnesses have consistently supported the prosecution case and their statements are corroborated by the medical evidence. Therefore, we are of the view that the prosecution has succeeded in proving its case beyond reasonable doubt.


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