HOSHIYAR RAM, QUILI DEVI, DURGA RAM Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-143
HIGH COURT OF UTTARAKHAND
Decided on March 26,2012

Hoshiyar Ram, Quili Devi, Durga Ram Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Having heard upon the compromise application, it is revealed that al the appellants, namely, Hoshiyar Ram (father in law, aged about 83 years), Smt. Quili Devi (mother in law, aged about 78 years) and Durga Ram (husband) were convicted by learned Sessions Judge, Pithoragarh on 5.5.2009 while adjudicating the S.T. No.51/2004, titled as State Vs. Durga Ram & two others, pertaining to crime no.01/2004, under Sections 498-A/306 IPC.
(2.) Appellant Durga Ram was convicted for the offence of Section 498-A IPC and sentenced to undergo two years R.I. with fine of Rs.2,000/-, in default of which he was directed to undergo six months additional simple imprisonment. However, he was acquitted from the charge of Section 306 IPC.
(3.) Appellants Hoshiyar and Smt. Quili Devi were also convicted for the offence of Section 498-A IPC and each one of them was sentenced to undergo two years R.I. with fine of Rs.2,000/- and in default of payment, to undergo six months additional simple imprisonment. Both these accused were 2 also found guilty for the offence of Section 306 IPC and each of them was sentenced to undergo four years R.I. along with fine of Rs.2,000/- and in default of payment of fine, to undergo additional six months additional simple imprisonment. The sentences, awarded for the offence of Sections 498-A and 306 IPC, were directed to run concurrently.;


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