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Chiranji Lal Vs. State of Uttar Pradesh - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 196 of 1981
Judge
Reported in(1982)3SCC371b
ActsCode Of Criminal Procedure (Cr.P.C), 1973 - Section 320
AppellantChiranji Lal
RespondentState of Uttar Pradesh
Excerpt:
- [syed m. fazal ali and; v. b. eradi, jj.] -- criminal procedure code, 1973 — section 320 — case allowed to be compounded at stage of appeal before supreme court where the complainant filed such application for compounding and state pressed no objection — constitution of india, articles 134 and 136 -- in this appeal the complainants have filed application for permission to compound the offence. counsel for the state also has no objection to the offence being compounded.syed m. fazal ali and; v. b. eradi, jj.1. in this appeal the complainants have filed application for permission to compound the offence. the complainants also have appeared before us personally and have stated that they have compromised the matter and have received compensation and no rancour is now left in their hearts against the appellant. counsel for the state also has no objection to the offence being compounded. we therefore allow the application and sanction the compounding of the offence under section 320 of the code of criminal procedure. the appeal is accordingly allowed and the accused acquitted of the charges framed against him.
Judgment:

Syed M. Fazal Ali and; V. B. Eradi, JJ.

1. In this appeal the complainants have filed application for permission to compound the offence. The complainants also have appeared before us personally and have stated that they have compromised the matter and have received compensation and no rancour is now left in their hearts against the appellant. Counsel for the State also has no objection to the offence being compounded. We therefore allow the application and sanction the compounding of the offence under Section 320 of the Code of Criminal Procedure. The appeal is accordingly allowed and the accused acquitted of the charges framed against him.


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