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Jaspal Singh and anr. Vs. State of Haryana - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 78 of 1975
Judge
Reported inAIR1977SC1821; (1976)4SCC303; 1977(9)LC62(SC)
ActsIndian Penal Code (IPC), 1860 - Sections 34, 302 and 325; Cattle Trespass Act - Sections 24
AppellantJaspal Singh and anr.
RespondentState of Haryana
Excerpt:
.....to his own lights which power neither the governor nor the president enjoys. [562 a-c] shamsher singh anr. v. state or punjab, [1976] 1 scr 814 held in applicable. the grievance that the detaining authority had no material from which to infer that the petitioners were engaged in smuggling activities is not borne out by the material on record. copies of recorded statements and other relevant documents had been taken into consideration by the detaining authority. these copies were supplied to the detenu. [563 a-b]. it cannot be said that there was any violation of article 22(5) of the constitution or that the detenu was in any way handicapped in submitting his representation. a gujarati translation of the grounds of detention was supplied to the detenu. the order of detention was a..........the common object of the two other accused to commit the murder of balbir singh. appellants jaspal singh caused one grievous injury to fateh singh and two simple injuries to jaswant singh. appellant hoshiar singh caused an injury to balbir singh after he had fallen down and that was an injury on balbir singh's finger. hoshiar singh also caused two simple injuries to jaswant singh. consdering. totality of circumstances it is difficult to hold that there was any reconvert between the appellants and the other two accused to kill balbir singh. it is necessary to add that this conclusion does not rest on the mere circumstance that one of the appellants did not participate in and the other took a very insignificant part in the assault on balbir singh. 4. the conviction of the appellants under.....
Judgment:

Y.V. Chandrachud, J.

1. Four persons were convicted by the learned Sessions Judge, Karnal to imprisonment for life under Section 302 read with Section 34 of the Penal Code as also of lesser offences. The High Court of Punjab and Haryana having confirmed that judgment, the accused filed a petition for special leave in this Court. Leave has been granted only to the two appellants before us. The petition of the other two accused was rejected by this Court.

2. The incident out of which the prosecution arises took place on the evening of August 8, 1969. The cattle belonging to the accused strayed into the deceased's field and that sparked off a dispute during the course of which Balbir Singh received fatal injuries while two others received grievous injuries.

3. Having heard counsel for the parties, it seems to us impossible to hold that the appellant shared the common object of the two other accused to commit the murder of Balbir Singh. Appellants Jaspal Singh caused one grievous injury to Fateh Singh and two simple injuries to Jaswant Singh. Appellant Hoshiar Singh caused an injury to Balbir Singh after he had fallen down and that WAS an injury on Balbir Singh's finger. Hoshiar Singh also caused two simple injuries to Jaswant Singh. Consdering. totality of circumstances it is difficult to hold that there was any reconvert between the appellants and the other two accused to kill Balbir Singh. It is necessary to add that this conclusion does not rest on the mere circumstance that one of the appellants did not participate in and the other took a very insignificant part in the assault on Balbir Singh.

4. The conviction of the appellants under Section 325 Penal Code and Section 24, Cattle Trespass Act must, however stand. They can each and individually be held guilty for the injuries caused by them. We, therefore, convict each of them under Section 325 and uphold the sentence of two years' rigorous imprisonment imposed on them for that offence. Since they have already undergone a sentence of over 6 years, we direct that they shall be released forthwith.


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