BRIJ MOHAN Vs. STATE OF DELHI
LAWS(DLH)-1983-8-29
HIGH COURT OF DELHI
Decided on August 19,1983

BRIJ MOHAN Appellant
VERSUS
STATE Respondents

JUDGEMENT

G.R.Luthra, R.N.Aggarwal, JJ. - (1.)The appellant, Brij Mohan was charged for having committed murder of Veena Jam on May 7, 1978 at about 9.15 a.m. and was convicted by an Additional Sessions Judge (Shri P.K. Jam) on 22nd November, 1979 and sentenced to undergo imprisonment for life. The present appeal is directed against the aforesaid conviction and sentence.
(2.)One Harbans Lal Jam and his wife Smt. Pushpa Devi (PW 7) had five daughters and one son. Veena Jam, who was murdered, was one of the daughters. The other daughters, who are alive, are Saroj Bala, Shashi, Neelam and Dimple. Saroj Bala and Shashi are married and are living with their respective husbands. Veena Jam was third in age. She was unmarried. Name of the son of Harbans Lal is Dalip Kumar (PW 1).
(3.)Harbans Lal used to carryon cloth business. Brij Mohan appellant used to take cloth from Harbans Lal and sell the same by hawking on commission basis. At that time Harbans Lal and his family members were residing at R.K. Puram, New Delhi. They shifted to flat No. A-5B/28, Janakpuri, Delhi, about four years before the occurrence. Harbans Lal expired in July, 1976. By that time appellant had already ceased to be working with Harbans Lal. On the death of Harbans Lal the appellant came for condolence. Thereafter, he started visiting the house of the family at Jankpuri. Wife of Dalip Kumar objected to the visits of the appellant during the absence of the former. The appellant stopped visiting the house thereafter.
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