NASIR Vs. STATE
LAWS(DLH)-1983-10-13
HIGH COURT OF DELHI
Decided on October 07,1983

MOHAMMAD NASIM Appellant
VERSUS
STATE OF DELHI Respondents


Referred Judgements :-

GOPAL DASS VS. STATE [REFERRED TO]


JUDGEMENT

M.L.Jain,J. - (1.)This order will disposs of three criminal appeals Nos 173/80, 277/80 and 281/80 and two Cr. Misc (M) 466/80 and 511,.81.
(2.)By his judgment dated May, 9, 1980 the learned Addl. Sessions Judge convicted and sentenced the appellants as follows .
(1) Mohd. Nasir under sec. 392 read with Sec.34 of the Indian Penal Code to sentence of 3 years rigorous Imprisonment, and

(2) Naseem&(3)Rajab under sec. 392/34 read with Section 397 of the Indian Penal Code to a sentence of seven years rigorous imprisonment.

(3.)The above sentences were directed to run concurrently. Hence, these appeals and revisions.
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