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Digpal Singh Vs. State of U.P. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 54 of 1982
Judge
Reported inAIR1982SC941; 1982CriLJ849
AppellantDigpal Singh
RespondentState of U.P.
Excerpt:
.....- apex court after considering family background of accused as it evidenced from certificate of village pradhan reduced punishment awarded to accused to six months rigorous imprisonment. - order 1, rule 10 & section 96: [arijit pasayat , lokeshwar singh panta & p. sathasivam, jj] first appeal - suit for partition and separate possession - high court allowing impleading of purchasers pendente lite as party respondents in appeal? - when the purchasers approached the high court for their impleadment and for directions, final decree proceeding was pending before the trial court -- in fact, it was pointed out that pursuant to the application filed for passing final decree, a commissioner was appointed for division of the suit properties by metes and bounds -- respondent nos. 8 and 9.....1. special leave granted.2. after hearing counsel on either sides on the question of sentence, we feel that some reduction in the sentence should be made. having regard to the family conditions of the appellant which have been put on record in the form of a certificate from the pradhan of the village, we reduce the sentence to six months' rigorous imprisonment. with this modification in the sentence, the appeal is disposed of.
Judgment:

1. Special leave granted.

2. After hearing counsel on either sides on the question of sentence, we feel that some reduction in the sentence should be made. Having regard to the family conditions of the appellant which have been put on record in the form of a certificate from the Pradhan of the village, we reduce the sentence to six months' rigorous imprisonment. With this modification in the sentence, the appeal is disposed of.


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