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Uma Seth Vs. State of Himachal Pradesh - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 623 of 1982
Judge
Reported in1984Supp(1)SCC623
AppellantUma Seth
RespondentState of Himachal Pradesh
Excerpt:
- [ p.n. bhagwati and; r.s. pathak, jj.] -- criminal trial — sentence — sentence of imprisonment reduced considering that the accused was an ailing lady but sentence of fine maintained -- we accordingly allow the appeal on the question of sentence and reduce the sentence to five years' rigorous imprisonment. the sentence of fine is maintained. - the text below is only a summarized version of the order pronounced the supreme court held that having regard to the facts and circumstances and in view of the fact that the petitioner was a lady and not keeping in good health as shown by the medical certificate produced, the sentence of imprisonment imposed upon the appellant was reduced to five years rigorous imprisonment and the appeal was accordingly allowed.p.n. bhagwati and; r.s. pathak, jj.1. special leave granted limited to the question of sentence only.2. we are of the view that having regard to the facts and circumstances of the case and particularly in view of the fact that the petitioner is a lady and is also not keeping good health as it appears from the medical certificate produced before us, it will meet the ends of justice if the sentence of imprisonment imposed upon the appellant is reduced to five years' rigorous imprisonment. we accordingly allow the appeal on the question of sentence and reduce the sentence to five years' rigorous imprisonment. the sentence of fine is maintained.
Judgment:

P.N. Bhagwati and; R.S. Pathak, JJ.

1. Special leave granted limited to the question of sentence only.

2. We are of the view that having regard to the facts and circumstances of the case and particularly in view of the fact that the petitioner is a lady and is also not keeping good health as it appears from the medical certificate produced before us, it will meet the ends of justice if the sentence of imprisonment imposed upon the appellant is reduced to five years' rigorous imprisonment. We accordingly allow the appeal on the question of sentence and reduce the sentence to five years' rigorous imprisonment. The sentence of fine is maintained.


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