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Syed Qasim Razvi Vs. the State of Hyderabad and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal;Constitution
CourtSupreme Court of India
Decided On
Judge
Reported inAIR1953SC156; 1953CriLJ862; [1953]4SCR589
ActsConstitution of India - Articles 13, 14 and 21; Special Tribunal Regulation; Indian Penal Code (IPC), 1860 - Sections 66, 109, 124, 148, 177, 201 and 395; Code of Criminal Procedure (CrPC) , 1898 - Sections 257(1), 267-A, 342 and 350
AppellantSyed Qasim Razvi
RespondentThe State of Hyderabad and ors.
Excerpt:
constitution of india, 1950, arts.13,14,21-special tribunal regulation-commencement of trial under regulation before 26th january, 1950-continuation of trial beyond that date-validity of conviction-regulation, discriminatory and void-question if discriminatory provisions were in fact applied after 26th january and whether relevant. - madhya pradesh uchcha nyayalaya (khand nyaypeeth ko appeal) adhiniyam (14 of 2006)section 2 :[tarun chatterjee & h.l.dattu,jj] writ appeal delay of 589 days in filing - condonation of delay - statements made in application making out sufficient cause for delay delay condoned on condition of payment of costs. orderby the court :- as the constitutional issues raised in the petitions have also been raised in the appeals preferred by the petitioners they have been dealt with in the appeals by consent of parties, and the petitions are dismissed. the constitutional points in the appeals having been decided against the appellants by the majority the appeals will be heard on other points when the appeals are ready for hearing. 81. petitions dismissed. 82. agents for the petitioners/appellants : rajinder narain. 83. agent for the respondent : g. h. rajadhyaksha.
Judgment:
ORDER

BY THE COURT :- As the Constitutional issues raised in the petitions have also been raised in the appeals preferred by the petitioners they have been dealt with in the appeals by consent of parties, and the petitions are dismissed. The constitutional points in the appeals having been decided against the appellants by the majority the appeals will be heard on other points when the appeals are ready for hearing.

81. Petitions dismissed.

82. Agents for the petitioners/appellants : Rajinder Narain.

83. Agent for the respondent : G. H. Rajadhyaksha.


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