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Chitranjan Dass Vs. State of U.P. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 247 of 1973
Judge
Reported inAIR1974SC2352; 1975CriLJ30; (1974)4SCC454
AppellantChitranjan Dass
RespondentState of U.P.
Excerpt:
criminal - sodomy - appellant was convicted of charge of sodomy - on perusal of facts on record it is evident that appellant had committed offence in a state of mental aberration - in view of fact that he has already lost his job and career his sentence is reduced to period he has spent imprisoned - held, appellant shall be released without any further delay. - m.h. beg and y.v. chandrachud, jj.1. in view of the material which has been placed before us indicating that the appellant, a highly educated and cultured individual, was suffering from mental aberration when he committed the offence of sodomy, and that, as a result of this conviction, he will suffer loss of service and other serious consequences to his career, we confirm the conviction but reduce the sentence to the period already undergone which is said to be more than two months. the appellant, who is in jail, shall be released forthwith.
Judgment:

M.H. Beg and Y.V. Chandrachud, JJ.

1. In view of the material which has been placed before us indicating that the appellant, a highly educated and cultured individual, was suffering from mental aberration when he committed the offence of sodomy, and that, as a result of this conviction, he will suffer loss of service and other serious consequences to his career, we confirm the conviction but reduce the sentence to the period already undergone which is said to be more than two months. The appellant, who is in jail, shall be released forthwith.


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