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Attukkaran Vs. State of Tamil Nadu - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 158 of 1975
Judge
Reported inAIR1977SC2170; 1977CriLJ1940; (1977)4SCC606c
AppellantAttukkaran
RespondentState of Tamil Nadu
Appellant Advocate K. Rajendra Chaudhary, Adv
Respondent Advocate A. V. Rangam and ; A. Subhashini, Advs.
Excerpt:
- - having regard to the facts and circumstances under which the murder was committed by the appellant, we are satisfied that this was not a case which called for, the extreme penalty of death.s. murtaza fazal ali, j.1. this appeal by special leave is confined only to the question of sentence. having regard to the facts and circumstances under which the murder was committed by the appellant, we are satisfied that this was not a case which called for, the extreme penalty of death. we, therefore, allow this appeal and commute the sentence of death to that of imprisonment for life.
Judgment:

S. Murtaza Fazal Ali, J.

1. This appeal by special leave is confined only to the question of sentence. Having regard to the facts and circumstances under which the murder was committed by the appellant, we are satisfied that this was not a case which called for, the extreme penalty of death. We, therefore, allow this appeal and commute the sentence of death to that of imprisonment for life.


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