Skip to content


Jora and anr. Vs. State of Madhya Pradesh - Court Judgment

LegalCrystal Citation
CourtSupreme Court of India
Decided On
Judge
Reported inAIR1982SC64; 1982CriLJ999; (1982)3SCC229
AppellantJora and anr.
RespondentState of Madhya Pradesh
Excerpt:
- order  1. special leave granted to jora.  2. we think that having regard to the peculiar facts and circumstances of the present case and particularly in view of the fact that jora is about 76 years old and he was not guilty of any overt act in strangulating the deceased jagrani and he has been in jail for about 19 months, it will meet the ends of justice if the sentence imposed on jora is reduced to that already undergone by him. we accordingly allow the appeal so far as jora is concerned and reduce the sentence imposed on him to that already undergone and direct that he be set at liberty forthwith.
Judgment:

Order

 1. Special leave granted to Jora.

 2. We think that having regard to the peculiar facts and circumstances of the present case and particularly in view of the fact that Jora is about 76 years old and he was not guilty of any overt act in strangulating the deceased Jagrani and he has been in jail for about 19 months, it will meet the ends of justice if the sentence imposed on Jora is reduced to that already undergone by him. We accordingly allow the appeal so far as Jora is concerned and reduce the sentence imposed on him to that already undergone and direct that he be set at liberty forthwith.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //