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State of Rajasthan Vs. Jeet Singh - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 569 of 1976
Judge
Reported in1983(1)SCALE103; 1984Supp(1)SCC599
ActsIndian Penal Code (IPC), - Sections 34, 302, 307 and 323
AppellantState of Rajasthan
RespondentJeet Singh
Excerpt:
- order1. in this appeal by the state the high court altered the conviction of the respondent jeet singh from sections 302 and 307 ipc read with section 34 ipc to section 323 ipc. we see no reason to differ with the view taken by the high court as it is clear from the evidence on record that jeet singh did not share the common intention to cause the death with the main accused. there is no merit in the appeal which is accordingly dismissed.
Judgment:
ORDER

1. In this appeal by the State the High Court altered the conviction of the respondent Jeet Singh from Sections 302 and 307 IPC read with Section 34 IPC to Section 323 IPC. We see no reason to differ with the view taken by the High Court as it is clear from the evidence on record that Jeet Singh did not share the common intention to cause the death with the main accused. There is no merit in the appeal which is accordingly dismissed.


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