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Kundlik Vs. State of Maharashtra - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Judge
Reported in1980CriLJ322; (1980)1SCC178; 1980Supp(1)SCC178
AppellantKundlik
RespondentState of Maharashtra
Excerpt:
criminal - parties - no previous enmity between parties - thus appellant not falsely implicated in the case - counsel for appellant remained absent - apex court refused to interfere with order of high court. - - we find no good ground to interfere with the order of the high court.1. we have been taken through the judgment of the trial court by mr. dhebar, counsel for the respondent state. mr. santokh singh, counsel for the appellant has not appeared. there was no previous enmity between the parites. the false implication of the appellant was therefore out of question. we find no good ground to interfere with the order of the high court. the appeal fails and is dismissed.
Judgment:

1. We have been taken through the judgment of the trial court by Mr. Dhebar, counsel for the respondent State. Mr. Santokh Singh, counsel for the appellant has not appeared. There was no previous enmity between the parites. The false implication of the appellant was therefore out of question. We find no good ground to interfere with the order of the High Court. The appeal fails and is dismissed.


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