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Sat NaraIn Vs. Rex - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Case NumberCriminal Appeal No. 644 of 1948
Judge
Reported inAIR1950All86
ActsCode of Criminal Procedure (CrPC) , 1898 - Sections 345(2)
AppellantSat Narain
RespondentRex
Advocates:Kedarnath Sinha, ;Vishwa Nath Singh and ;Rama Shanker Pd., Advs.;Kanahaya Lal Misra, Adv.
DispositionAppeal allowed
Excerpt:
.....1993 lab ic 1858 overruled]. - a compromise in a case like this will conduce to amicable relationship between the parties and the dispute will be better settled by accepting the compromise rather than by inflicting a punishment upon the accused.bind basni prasad, j.1. when the complainant himself considers this compensation as adequate i do not think it was proper for the learned sessions judge to hold it was insufficient. a compromise in a case like this will conduce to amicable relationship between the parties and the dispute will be better settled by accepting the compromise rather than by inflicting a punishment upon the accused. the accused is genuinely sorry for what was done and has paid pecuniary compensation to the complainant for his mistakes. in these circumstances i grant permission for compounding) the case and i accept the compromise.2. the appeal is allowed. the conviction and sentence are set aside and the appellant is acquitted.
Judgment:

Bind Basni Prasad, J.

1. When the complainant himself considers this compensation as adequate I do not think it was proper for the learned Sessions Judge to hold it was insufficient. A compromise in a case like this will conduce to amicable relationship between the parties and the dispute will be better settled by accepting the compromise rather than by inflicting a punishment upon the accused. The accused is genuinely sorry for what was done and has paid pecuniary compensation to the complainant for his mistakes. In these circumstances I grant permission for compounding) the case and I accept the compromise.

2. The appeal is allowed. The conviction and sentence are set aside and the appellant is acquitted.


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