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Ranchhod and ors. Vs. State of Madhya Pradesh - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 161 of 1974
Judge
Reported in1981(3)SCALE1802; (1982)1SCC436; 1982(14)LC67(SC)
ActsIndian Penal Code (IPC), 1860 - Sections 149 and 302
AppellantRanchhod and ors.
RespondentState of Madhya Pradesh
Excerpt:
.....criminal. theories of rehabilitation are largely speculative, since there is lack of scientific evidence to support them, though it has been influential in the development of modern penology.[144a-b] (a) the capital punishment controversy falls within the strict limits of 'independent' parliamentary law-making, and is a typical or representative of the kind of problems that leaders of parliament face every day. in short, the case for abolition of the death sentence is political, not constitutional, the government carries the responsibility of law and order. that is the first` and fundamental duty of any government. the executive has the duty of advising the government of the laws it believes necessary for the national wellbeing. it is the duty of the court, including this court, to..........high court sentencing each of the appellants to imprisonment for life for an offence under section 302 read with section 149 of the indian penal code alleged to have been committed during the course of an occurrence as a result of which one bhanwar singh of village banbani and his 3 sons lost their lives. we have also been taken through the relevant portions of the evidence by learned counsel for the appellants whom we have heard at length in support of the appeal. after giving the case our serious consideration, we are of the opinion that the impugned judgment calls for no interference in as much as we find ourselves in full agreement with the conclusions arrived at by the high court as also with the reasons put forward by it in support thereof and adopt the same. the appeal is.....
Judgment:

A.D. Koshal, J.

1. We have perused the judgment of the trial court which acquitted all the 21 accused arraigned before it including the 7 appellants, as also that of the High Court sentencing each of the appellants to imprisonment for life for an offence under Section 302 read with Section 149 of the Indian Penal Code alleged to have been committed during the course of an occurrence as a result of which one Bhanwar Singh of village Banbani and his 3 sons lost their lives. We have also been taken through the relevant portions of the evidence by learned Counsel for the appellants whom we have heard at length in support of the appeal. After giving the case our serious consideration, we are of the opinion that the impugned judgment calls for no interference in as much as we find ourselves in full agreement with the conclusions arrived at by the High Court as also with the reasons put forward by it in support thereof and adopt the same. The appeal is accordingly dismissed.


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