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Bhagwan Bux Singh and anr. Vs. the State of Uttar Pradesh - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 161 of 1976
Judge
Reported inAIR1978SC34; 1978CriLJ153; (1978)1SCC214
ActsIndian Penal Code (IPC), - Sections 34 and 302
AppellantBhagwan Bux Singh and anr.
RespondentThe State of Uttar Pradesh
Excerpt:
.....in dispute." re macmanaway in re, [1951] a.c. 161, relied on.   - we are, therefore, satisfied that the conviction of appellant no. 1. thus, there is no reliable evidence to show the participation of appellant mohan singh in the assault on the deceased, and in these circumstances, therefore, section 34 would have no application so far as appellant no......no. 1 bhagwan bux singh has been convicted under section 302 and sentenced to death, while mohan singh appellant no. 2 has been convicted under section 302/34, i.p.c. for having aided the appellant no. 1 in causing the death of the deceased, and sentenced to imprisonment for life. the trial court as also the high court have given full narration of the prosecution case, which appears to be the result of an old family feud between the parties. the murder of the deceased took place on the 9th october at about 6 p.m. in bazar when mohan singh appears to have entered just an alteration with the deceased said caught hold of him, and thereafter the appellant no. i inflicted several banks (a sharp cutting instrument) below on the various parts of the body of the deceased, as a result of.....
Judgment:

S. Murtaza Fazal Ali, J.

1. The appellant No. 1 Bhagwan Bux Singh has been convicted under Section 302 and sentenced to death, while Mohan Singh appellant No. 2 has been convicted under Section 302/34, I.P.C. for having aided the appellant No. 1 in causing the death of the deceased, and sentenced to imprisonment for life. The trial court as also the High Court have given full narration of the prosecution case, which appears to be the result of an old family feud between the parties. The murder of the deceased took place on the 9th October at about 6 p.m. in bazar when Mohan Singh appears to have entered just an alteration with the deceased said caught hold of him, and thereafter the appellant No. I inflicted several banks (a sharp cutting instrument) below on the various parts of the body of the deceased, as a result of which he fell down and died. There are as many as nine incised injuries on the various parts of the body of the deceased, particularly the skull, and according to the doctor, the death of the deceased was due to shock and haemorrhage caused by the skull injury.

2. The defence was that the deceased was assaulted by somebody else and the appellants have been falsely implicated due to the enmity. Both the courts below have carefully scanned the evidence and have come to the conclusion, that the prosecution case is proved be yond reasonable doubt. The High Court has repelled almost all the arguments and comments that were made against the prosecution evidence and found that the deceased was murdered by appellant No. 1 as alleged by the prosecution. In these circumstances, therefore, we do not see any reason to disbelieve the evidence of P.Ws. 4, 9 and 10 who are independent and natural witnesses and have been believed by the two Courts of fact. The F.I.R. was also lodged promptly within half an hour of the incident and the broad details of the occurrence are mentioned therein. We are, therefore, satisfied that the conviction of appellant No. 1 does not call for any interference.

3. As regards appellant No. 2 Mohan Singh, it appears from the F.I.R. that he was not catching hold of the hands of the deceased at the time when the deceased was being assaulted by appellant No. 1 as is the prosecution case developed in the court. In the F.I.R. all that is stated is as follows:

In the meantime Bhagwan Baksh Singh alias Pahari and Mohan Singh sons of Putai Singh, Thakur, residents of the village came to the shop of Munna Mohan Singh caught hold of the hands of my brother Mahipal Singh and said that as he did not agree for compromise he would be set right.

All that is said is that Mohan Singh merely caught hold of Mahipal Singh and said that he would be set right. There is no allegation whatsoever that when appellant No. 1 opened the thanks assault on the deceased Mohan Singh in any way aided or abetted the first appellant. Even in his evidence. P.W. 4 when asked as to what had happened at the time of occurrence, stated thus:

In the meantime Bhagwan Baksh accused started assaulting Mahipal Singh deceased with Banka. At that time Mahipal deceased was towards south from the shop of Munna Mahipal fell down wounded on the ground and the cycle also fell on the ground.

Here also, there is no mention that Mohan Singh had caught hold of the hands of the deceased for the purpose of aiding the appellant No. 1. Thus, there is no reliable evidence to show the participation of appellant Mohan Singh in the assault on the deceased, and in these circumstances, therefore, Section 34 would have no application so far as appellant No. 2 is concerned.

4. As regards the question of sentence of the appellant No. 1 is concerned, in the peculiar circumstances of the case and having regard, particularly, to the fact that the said appellant was sentenced to death 21/2 years ago, we feel that the extreme penalty of death is not called for and should he commuted to imprisonment foe life.

5. For these reasons, therefore, we a11ow the appeal of Mohan Singh, appellant No. 2 and acquit him of the charge framed against him. So far as appellant No. 1 is concerned, his conviction under Section 302 is upheld but his sentence is commuted to life imprisonment, and his appeal is allowed to the extent indicated above.


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