Skip to content


Administration of Tripura Vs. Saman Goala - Court Judgment

LegalCrystal Citation
Subject;Criminal
CourtGuwahati High Court
Decided On
Judge
AppellantAdministration of Tripura
RespondentSaman Goala
Excerpt:
- .....of three un-license guns.the reasons given by the magistrate for this lenien sentence is that the accused pleaded guilty and prayed for mercy. neither of these considerations will go in extenuation of the sentence. the maximum sentence under section 19(f) is 3 years imprisonment. here the respondent was found in possession of three guns on search by magistrate. the respondent gave a confessional statement but when he was tried he first pleaded not guilty and evidence was let in and then when examined under section 342 he pleaded guilty and asked for mercy. this was after he found the case proved against him and should not have been taken into account by the magistrate for giving lenient sentence. it is necessary that such offence should be discouraged by giving deterrent sentences. the.....
Judgment:

T.N.R. Tirumalpad, J.C.

1. This is an application by the State for enhancement of sentence in the case where the Magistrate punished the accused respondent to two months simple imprisonment on conviction under Section 19(f) of the Indian Arms Act for being found in possession of three un-license Guns.

The reasons given by the Magistrate for this lenien sentence is that the accused pleaded guilty and prayed for mercy. Neither of these considerations will go in extenuation of the sentence. The maximum sentence under Section 19(f) is 3 years imprisonment. Here the respondent was found In possession of three guns on search by Magistrate. The respondent gave a confessional statement but when he was tried he first pleaded not guilty and evidence was let in and then when examined under Section 342 he pleaded guilty and asked for mercy. This was after he found the case proved against him and should not have been taken into account by the Magistrate for giving lenient sentence. It is necessary that such offence should be discouraged by giving deterrent sentences. The revision is accepted and the sentence passed on the respondent enhanced to one year's R.I.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //