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Aitha Chander Rao Vs. State of Andhra Pradesh - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 337 of 1975
Judge
Reported in1981Supp(S)SCC17
ActsIndian Penal Code (IPC), (IPC) 1860 - Section 304-A; Code Of Criminal Procedure (Cr.P.C), 1973 - Sections 4, 361
AppellantAitha Chander Rao
RespondentState of Andhra Pradesh
Excerpt:
- [ a. varadarajan and; s. murtaza fazal ali, jj.] -- - accordingly, the sentence of imprisonment was suspended and only the fine imposed on the appellant was maintained and release him on probation for good conduct under section 361 of the cr......the only question that may be considered is if it is a proper case in which the appellant may be released on probation. the sessions judge had found that there was some amount of contributory negligence on the part of the appellant and having regard to the peculiar circumstances of this case we think it is eminently a fit case in which the appellant may be released on probation. we therefore suspend the sentence of imprisonment only maintaining the fine imposed on the appellant and. instead release him on probation of good conduct under section 4 of the probation of offenders act and section 361 crpc. the appellant shall execute a bond of rs 1000 for maintaining peace and good behaviour for a period of one year and if he violates any condition of the bond, he may be called upon to.....
Judgment:

A. Varadarajan and; S. Murtaza Fazal Ali, JJ.

1. This appeal by special leave is directed against the judgment of the High Court of Andhra Pradesh affirming the conviction of the appellant under Section 304-A IPC for 2 years' RI and a fine of Rs 500. After having gone through the judgment of the courts below, we do not find any reason to interfere with the merits of the appeal. The only question that may be considered is if it is a proper case in which the appellant may be released on probation. The Sessions Judge had found that there was some amount of contributory negligence on the part of the appellant and having regard to the peculiar circumstances of this case we think it is eminently a fit case in which the appellant may be released on probation. We therefore suspend the sentence of imprisonment only maintaining the fine imposed on the appellant and. instead release him on probation of good conduct under Section 4 of the Probation of Offenders Act and Section 361 CrPC. The appellant shall execute a bond of Rs 1000 for maintaining peace and good behaviour for a period of one year and if he violates any condition of the bond, he may be called upon to surrender and serve the remaining part of the sentence. Out of the fine of Rs 500, the entire amount shall be paid as compensation to the widow and legal heirs of the deceased.

2. As the appellant has been released on probation, this may not affect his service career in view of Section 12 of the Probation of Offenders Act. The appeal is disposed of with the aforesaid observations.


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