BAIJNATH KURMI Vs. STATE
LAWS(PAT)-1960-9-6
HIGH COURT OF PATNA
Decided on September 19,1960

BAIJNATH KURMI Appellant
VERSUS
STATE Respondents


Referred Judgements :-

MATHRA DAS V. EMPEROR [REFERRED TO]
EMPEROR V. SHIVA DUTTA [REFERRED TO]
NAGAPPA VYANKAPPA V. EMPEROR [REFERRED TO]
KHUSHI RAM VS. HASHIM [REFERRED TO]
R P KAPUR VS. STATE OF PUNJAB [REFERRED TO]
JAINTA KUMAR BANERJEE VS. STATE [REFERRED TO]
NACHIMUTHU VS. STATE [REFERRED TO]
TIRBENI KAHAR VS. STATE OF BIHAR [REFERRED TO]



Cited Judgements :-

MULLAPUDI VENKANNA VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1964-3-36] [REFERRED TO]
NALU SAHU VS. STATE [LAWS(ORI)-1964-3-23] [REFERRED TO]
BANSIDHAR MATI VS. STATE [LAWS(ORI)-1970-6-3] [REFERRED TO]
SHERSINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1988-12-18] [REFERRED TO]
BALKRISHNA BHAGWAN SALUNKE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1982-9-17] [REFERRED TO]
J SUDHARSAN VS. STATE [LAWS(MAD)-1998-6-54] [REFERRED]
V VENKATESWARLU VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1987-3-37] [REFERRED TO]
SUBRAMONIAN VS. STATE OF KERALA [LAWS(KER)-1983-4-7] [REFERRED TO]
RAM BAHAL SINGH VS. STATE OF BIHAR [LAWS(PAT)-1994-9-9] [REFERRED TO]
JANG SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2007-10-25] [REFERRED TO]
MOHD. MADAR SAHEB VS. STATE OF A.P. [LAWS(APH)-2001-7-154] [REFERRED TO]
DHARAM SINGH VS. STATE OF UTTARAKHAND [LAWS(UTN)-2012-7-68] [REFERRED TO]
IRENEBAM NABAKUMAR SINGH VS. GOVERNMENT OF MANIPUR, [LAWS(GAU)-1972-6-5] [REFERRED TO]
BIHARI LAL VS. STATE NCT OF DELHI [LAWS(DLH)-2015-9-46] [REFERRED TO]
SHRI JAINARAYAN SAH VS. STATE OF ASSAM [LAWS(GAU)-1984-12-8] [REFERRED TO]
RAM BAHAL SINGH VS. STATE OF BIHAR [LAWS(PAT)-1995-5-68] [REFERRED]


JUDGEMENT

Raj Kishore Prasad, J. - (1.)This is an application, under Section 397(1) of the Criminal Procedure Code, hereinafter referred to as "the Code", by Baijnath Kurmi and Nagina Dusadh, praying that their sentences of seven years' rigorous imprisonment passed separately at two separate trials, be made to run concurrently.
(2.)This application arises in the following circumstances: As a result of a search on the 18th November, 1957, these petitioners, along with others, with whom we are not concerned here, were put on trial at two separate trials.
(3.)The first trial, which was for offences under Sections 399 and 402 of the Indian Penal Code, was held by the Assistant Sessions Judge, Arrah, who convicted these two petitioners on the 22nd January, 1959, under both the sections and passed a sentence of seven years' rigorous imprisonment on each of them under Section 399 of the Indian Penal Code, but passed no separate sentence under Section 402 of the Indian Penal Code.


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