Skip to content


NaIn Ram and anr. Vs. State of Uttar Pradesh - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 629 of 1980
Judge
Reported in(1982)3SCC197
AppellantNaIn Ram and anr.
RespondentState of Uttar Pradesh
Excerpt:
- [ y.v. chandrachud, c.j.,; v.r. krishna iyer and; a.d. koshal, jj.] -- penal code, 1860 — sections 324, 325 and 326 — sentence reduced on accused agreeing to pay fine — fine amount directed to be paid to the victims -- the total amount of rs 7000 shall be remitted to the court of the assistant sessions judge, nainital. the learned assistant sessions judge will, on proper identification, arrange to pay rs 3500 to each of the two injured persons, namely, udairam, pw 4 and sher singh pw 6.y.v. chandrachud, c.j.,; v.r. krishna iyer and; a.d. koshal, jj.1. heard counsel. special leave granted.2. in compliance with the order passed by this court on september 2, 1980, the appellants have surrendered and they agree to deposit a sum of rs 3500 each by way of fine in this court during the course of the day. in view of this, the sentence imposed upon the appellants is reduced to six months' rigorous imprisonment and a fine of rs 3500 each.3. the total amount of rs 7000 shall be remitted to the court of the assistant sessions judge, nainital. the learned assistant sessions judge will, on proper identification, arrange to pay rs 3500 to each of the two injured persons, namely, udairam, pw 4 and sher singh pw 6.4. the appeal shall stand disposed of in the terms of this order.
Judgment:

Y.V. Chandrachud, C.J.,; v.R. Krishna Iyer and; A.D. Koshal, JJ.

1. Heard counsel. Special leave granted.

2. In compliance with the Order passed by this Court on September 2, 1980, the appellants have surrendered and they agree to deposit a sum of Rs 3500 each by way of fine in this Court during the course of the day. In view of this, the sentence imposed upon the appellants is reduced to six months' rigorous imprisonment and a fine of Rs 3500 each.

3. The total amount of Rs 7000 shall be remitted to the Court of the Assistant Sessions Judge, Nainital. The learned Assistant Sessions Judge will, on proper identification, arrange to pay Rs 3500 to each of the two injured persons, namely, Udairam, PW 4 and Sher Singh PW 6.

4. The appeal shall stand disposed of in the terms of this order.


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