RITA RANI Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2012-7-29
HIGH COURT OF UTTARAKHAND
Decided on July 04,2012

Rita Rani Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

- (1.) IN criminal appeal no.160/2005, the appellant Rita Rani is being represented by Mr. Tapan Singh, Advocate, i/b Mr. Lokpal Singh, Advocate but there is no representation on behalf of any other appellants. Since Mr. Tapan Singh is apprised with the entire facts of the case, so this Court, purely in the interest of justice, appoints him as amicus curiae for rest of the appellants, with his consent. Consequently, this Court has given hearing to Sri Tapan Singh, Advocate, appearing for all the appellants as well as Sri R.P. Nautiyal, Deputy Advocate General (Criminal) for the State and perused the entire material available on record.
(2.) ALL these criminal appeals are being disposed of by this common judgment and order, as they have arisen out of the same judgment. The challenge, by way of all these appeals, is to the judgment and order dated 7.10.2003, rendered by the Additional Sessions Judge/Ist FTC, U.S. Nagar, while adjudicating the Sessions Trial No.74 of 2000, State Vs. Nasir and four others, whereby the appellants/accused Nasir, Ikram, Shakeel and Smt. Rita Rani have been convicted for the offences of Section 302/34 IPC and sentenced to undergo imprisonment for life. These all accused have further been;


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