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Abdul Hamid Vs. State of Uttar Pradesh - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 108 of 1980
Judge
Reported in1981(Supp)SCC82
ActsIndian Penal Code (IPC), (IPC) 1860 - Section 420
AppellantAbdul Hamid
RespondentState of Uttar Pradesh
DispositionAppeal Disposed
Excerpt:
- y.v. chandrachud, c.j.; e.s. venkataramiah, jj.] -- penal code, 1860 — section 420 — sentence — reduced to the period already undergone, the accused having deposited the amount in question to the court in pursuance of the court's directions -- heard counsel. the appellant need not surrender to his bail. we further direct that the amount of rs 7000 which the appellant has deposited in this court shall be paid by the registry to the complainant, azmatullah......conviction of the appellant under section 420 of the penal code and reduce the sentence to the period already undergone. the appellant need not surrender to his bail.3. we further direct that the amount of rs 7000 which the appellant has deposited in this court shall be paid by the registry to the complainant, azmatullah. an intimation may be sent by the registry to the complainant that he may make arrangements to collect the amount from the registry.4. the appeal shall stand disposed of in terms of this order.
Judgment:

Y.V. Chandrachud, C.J.; E.S. Venkataramiah, J.

1. Heard counsel. Special leave granted.

2. Taking into consideration the relevant facts and circumstances of this case, particularly the fact that the appellant has deposited in this Court a sum of Rs 7000 in pursuance of the direction of this Court, we are of the opinion that ends of justice will be met by reducing the sentence awarded to the appellant to the period already undergone by him. Accordingly, we confirm the conviction of the appellant under Section 420 of the Penal Code and reduce the sentence to the period already undergone. The appellant need not surrender to his bail.

3. We further direct that the amount of Rs 7000 which the appellant has deposited in this Court shall be paid by the Registry to the complainant, Azmatullah. An intimation may be sent by the Registry to the complainant that he may make arrangements to collect the amount from the Registry.

4. The appeal shall stand disposed of in terms of this Order.


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