JARNAIL SINGH S/O PURAN SINGH BAGAILA Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-144
HIGH COURT OF UTTARAKHAND
Decided on March 26,2012

Jarnail Singh S/O Puran Singh Bagaila Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) All these six appeals are directed against judgment and order dated 26.05.2010, passed by learned Sessions Judge, Haridwar, in Sessions Trial No. 132 of 2007, whereby said court has convicted each of the accused/appellants Jarnail Singh (S/o Puran Singh), Mukhtyar Singh @ Mukha (S/o Sona Singh), Jaswant Singh @ Jasvinder (S/o Surjeet @ Jakhtar), Mangal Singh @ Mangi (S/o Jogendra), Jarnail Singh 4 @ Jaila (S/o Gurdayal Singh), Dilbag Singh @ Bagga (S/o Pritam Singh), Jaswant Singh @ Laddu (S/o Sudh Singh), Sukhdev Singh (S/o Gurnam Singh), Mangal Singh (S/o Puran Singh) and Heera Singh (S/o Gurdeep Singh) under Section 395/397, 224 and 120B read with Section 395 of I.P.C. And each one of them has been sentenced to rigorous imprisonment for a period of seven years and directed to pay fine of Rs. 5000/- (under section 395/397of I.P.C.), simple imprisonment for a period of one year (under Section 224 of I.P.C.) and rigorous imprisonment for a period of three years (under Section 120B/ 295 of I.P.C.). Accused/ appellants Dilbagh Singh @ Bagga, Jaswant Singh @ Laddu, Sukhdev Singh, Mangal Singh and Hira Singh have been further convicted and sentenced to rigorous imprisonment for a period of ten years and directed to pay fine of Rs. 5000/- under Section 412 of I.P.C.
(3.) Heard learned counsel for the appellants, and learned counsel for the State and learned Amicus Curiae and perused the lower court record.;


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