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Hindu Singh and ors. Vs. State of Uttar Pradesh - Court Judgment

LegalCrystal Citation
CourtSupreme Court of India
Decided On
Judge
Reported in(1982)3SCC368
AppellantHindu Singh and ors.
RespondentState of Uttar Pradesh
Excerpt:
- order  1. heard counsel. special leave granted.  2. in view of the fact that the parties are closely related we grant them permission to compound the offences under sections 324 and 325 of the penal code. the order of conviction and sentence is accordingly set aside and the accused are acquitted.  3. the appeal shall stand disposed of in terms of this order.
Judgment:

Order

 1. Heard counsel. Special leave granted.

 2. In view of the fact that the parties are closely related we grant them permission to compound the offences under Sections 324 and 325 of the Penal Code. The order of conviction and sentence is accordingly set aside and the accused are acquitted.

 3. The appeal shall stand disposed of in terms of this order.


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