JOGENDER; ANITA Vs. STATE OF UTTARANCHAL (NOW UTTARAKHAND)
LAWS(UTN)-2013-11-71
HIGH COURT OF UTTARAKHAND
Decided on November 14,2013

Jogender; Anita Appellant
VERSUS
State of Uttaranchal (Now Uttarakhand) Respondents

JUDGEMENT

- (1.) Heard Mr. Sandeep Tandon, Advocate for the appellants and Mr. Amit Kapri, Brief Holder for the State as well as perused the entire record of the case.
(2.) At the outset, learned counsel for the appellants argued that he does not want to press this appeal on merits of the evidence. He has sought for the clemency of this Court for doing away with the sentence and modifying the same by way of granting probation to the appellants.
(3.) Having gone through the judgment and order, under challenge, it transpires that the appellants Jogender and Smt. Anita (husband and wife) used to live together in a rented house owned by one Nathi Ram, who too used to reside therein. They all related closely to each other. The landlord was keen to force the tenants and used to create every sort of hindrance so that the appellants would be constrained to vacate the same. The dispute escalated into a quarrel resulting into the said trial.;


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