VIRENDER NATH Vs. STATE OF DELHI
LAWS(DLH)-1983-9-33
HIGH COURT OF DELHI
Decided on September 20,1983

VIRENDER NATH Appellant
VERSUS
STATE Respondents

JUDGEMENT

R.N.Aggarwal, J. - (1.)Om Parkash, his wife Mahinder Kumari and their two sons Virender Nath alias Tenny and Dharam Vir were sent under trial for the offence of murdering Surinder and his wife Vijay Laxmi. The charge against the said accused was that they bad on 25th March 1978 at about 2-30 P.M. in furtherance of their common intention committed the murder of Surinder Kumar and Vijay Laxmi. Mahinder Kumari died during the pendency of the trial. The Additional Sessions Judge found the remaining three accused guilty of the offence charged with and sentenced each one of them to imprisonment for life. Against their conviction and sentence the three accused have preferred separate appeals. This judgment shall dispose of all the appeals.
(2.)On 25th March 1978, a Holiday, though considered to be an auspicious day proved to be in auspicious for the deceased family and also for the accused family.
(3.)The accused party and the deceased family resided at Arjun Nagar in adjoining houses. The deceased Surinder Kumar had an electric goods shop. The accused Tenny worked in the shop of Surinder some 6 or 7 months prior to the occurrence. There was some money dispute between the two. It is not clear from the record who out of the two had to take money from the other but only definite evidence is that a dispute existed between the two on some money matter. The deceased Surinder, his wife Vijay Laxmi and children including Navin then aged about 7 years resided at Arjun Nagar. The accused party resided in the immediate neighbourhood of Surinder. There are houses on either side of the lane.
;


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