UPPA @ MANJUNATHA Vs. STATE OF KARNATAKA
LAWS(SC)-2013-4-133
SUPREME COURT OF INDIA (FROM: KARNATAKA)
Decided on April 26,2013

Uppa @ Manjunatha Appellant
VERSUS
STATE OF KARNATAKA Respondents


Cited Judgements :-

PARVEEN @ SONU VS. STATE OF HARYANA [LAWS(SC)-2021-12-18] [REFERRED TO]


JUDGEMENT

- (1.) Leave granted.
(2.) The Appellant-Sri Uppa @ Manjunatha (A5) was tried along with six others i.e. Rama, Padma, Thimma and Lokesh (A1 to A4 respectively) Ramakrishna and Narayanaswamy (A6 and A7 respectively) in the court of Xth Additional City Sessions Judge, Bangalore in Sessions Case No. 461/04 for offences punishable under Sections 143, 147, 148, 120-B of the Indian Penal Code, Section 341 read with Section 149 of the Indian Penal Code and Section 302 read with Section 149 of the Indian Penal Code. Vide order dated 05/01/2006 learned Sessions Judge acquitted A6 and A7 of all the offences. He acquitted A1 to A7 of the offence punishable under Section 120-B of the Indian Penal Code. He, however, held A1 to A5 guilty of the offences punishable under Sections 143, 147, 148 of the Indian Penal Code, Section 341 read with Section 149 of the Indian Penal Code and Section 302 read with Section 149 of the Indian Penal Code. For the offence punishable under Section 302 read with Section 149 of the Indian Penal Code A1 to A5 were sentenced to suffer imprisonment for life and to pay a fine of Rs. 2,000/-, in default to undergo six months simple imprisonment. For the offence punishable under Section 143 of the Indian Penal Code they were sentenced to undergo rigorous imprisonment for a period of two months. For the offence punishable under Section 147 of the Indian Penal Code they were sentenced to undergo rigorous imprisonment for a period of four months. For the offence punishable under Section 148 of the Indian Penal Code they were sentenced to undergo rigorous imprisonment for a period of six months and for the offence punishable under Section 341 read with Section 149 of the Indian Penal Code they were sentenced to undergo rigorous imprisonment for a period of one month. Substantive sentences were ordered to run concurrently.
(3.) Being aggrieved by the said judgment and order, the Appellant-A5 preferred an appeal in the High Court of Karnataka being Criminal Appeal No. 1341/2006. By the impugned order the High Court dismissed the appeal. Being aggrieved by the said judgment the instant appeal is filed.;


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