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Hazari Parida Vs. State of Orissa - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 267 of 1974
Judge
Reported inAIR1979SC1344; 48(1979)CLT517(SC); 1979CriLJ1080; (1979)4SCC384; 1979(11)LC312(SC)
ActsIndian Penal Code (IPC) - Sections 34 and 302
AppellantHazari Parida
RespondentState of Orissa
Excerpt:
.....paride fired the first shot from his gun which hit the deceased madhusudan padhan who sustained bleeding injury falling on the ground and died instentaneously. the two contentions raised by counsel for the appellant..........before us. in the first place, it was contended that having regard to the fact that the sessions judge acquitted four of the accused persons who had also participated in the occurrence it would not be safe to rely on these witnesses in order to convict the appellant. although the argument is extremely attractive we are unable to accept it because the evidence of the two-witnesses clearly shows that on the orders of ram chandra routrary the appellant, hazari paride fired the first shot from his gun which hit the deceased madhusudan padhan who sustained bleeding injury falling on the ground and died instentaneously. the version of the eye-witnesses is fully corroborated by the medical evidence as found by the courts below. as there is clear evidence to show that it was the appellant who.....
Judgment:

S. Murtaza Fazal Ali, J.

1. The appellant has been convicted under Section 302 of the Indian Penal Code and sentenced to imprisonment for life. Five persons were tried by the Sessions Judge, who after considering the evidence acquitted four of the accused persons but convicted he appellant under Section 302 read with Section 34 IPC The appellant filed an appeal in the High Court which was also dismissed and, therefore, the appellant obtained special leave from this Court and hence this appeal before us.

2. It is not necessary for us to repeat the prosecution case all over again because a detailed narration of the same is to be found in the judgment of the High Court and the Sessions Judge. The occurrence appears to have arisen while the deceased along with others was returning to his village from the town on the 31st August, 1969 at about 10 p.m. admittedly the moon was visible because the date of occurrence was not a dark night. The High Court has clearly found that there was sufficient light to enable to identify the appellant who was a known person. There was also some enmity between the parties. Both the Courts below have accepted the evidence of the eye-witnesses P.Wo. 2 to 7 who had deposed that the appellant first hit the deceased Madhusudan Padhan. The High Court after considering the evidence of these witnesses affirmed the sentence passed on the appellant.

3. In support of the appeal, Mrs. Bhandare argued two points before us. In the first place, it was contended that having regard to the fact that the Sessions Judge acquitted four of the accused persons who had also participated in the occurrence it would not be safe to rely on these witnesses in order to convict the appellant. Although the argument is extremely attractive we are unable to accept it because the evidence of the two-witnesses clearly shows that on the orders of Ram Chandra Routrary the appellant, Hazari Paride fired the first shot from his gun which hit the deceased Madhusudan Padhan who sustained bleeding injury falling on the ground and died instentaneously. The version of the eye-witnesses is fully corroborated by the medical evidence as found by the courts below. As there is clear evidence to show that it was the appellant who had fired the gun shot on the deceased, even if the other four accused have been acquitted by the Sessions Judge that would not affect the case of the appellants.

4. It was then contended by Mrs. Bhandare that having regard to the enmity and also having regard to the fact that the person who gave orders for their assault has been acquitted, the appeal should also be acquitted, because the very genesis of the prose case falls to the ground We, however, do not find any substance in these contentions for, as already indicated there being very clear evidence of almost six witnesses to show that the appellant had given a fatal injury, the mere fact that the order given the benefit of doubt, it would not be sufficient to vitiate the conviction of the appellant. The two contentions raised by counsel for the appellant fail. We find ourselves to complete agreement with the judgment of the High Court. The appeal is accordingly dismissed and the conviction and sentence passed on the appellant are confirmed.


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