Skip to content


Balwan and ors. Vs. State of Haryana - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 404 of 1976
Judge
Reported in1983(1)SCALE111; 1984Supp(1)SCC629
AppellantBalwan and ors.
RespondentState of Haryana
Excerpt:
- .....appellants to the period already served by them on the various counts. the appeal is accordingly disposed.....
Judgment:
ORDER

1. In this appeal the appellants have been convicted under Sections 148, 307/149, 326/149, 325/149, 324/149 and 323/149 to various terms of imprisonment ranging from one year to five years rigorous imprisonment. It is common ground that the appellants have already served a little, more than 2 12 years in jail and they were released on bail in 1976. After lapse of such a long time and having regard to the nature of injuries received by the injured persons and in the peculiar facts and circumstances of this case, we do not think that it is expedient in the interests of justice to send them back to jail. In these circumstances, while upholding the conviction of the appellants we reduce the sentence of the appellants to the period already served by them on the various counts. The appeal is accordingly disposed of.


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