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Kartar Singh and anr. Vs. the State - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
Case NumberCriminal Revision Appeal No. 29 of 1968
Reported in1969CriLJ252; 4(1968)DLT460
ActsIndian Penal code, 1860 - Sections 34 and 307
AppellantKartar Singh and anr.
RespondentThe State
Advocates: D.R. Kalia and; V.D. Misra, Advs
indian penal code (45 of 1860), section 34 - scope of--principle of joint liability--sentence--conviction under section 307, i.p.c.--injured and the accused inter-related effecting reconciliation--whether ground for reduction of sentence.; the principle of joint liability contained in section 34, i.p.c. in essence postulates the existence of a common intention animating the accused leading to the criminal act in furtherance of such intention. the pre-arranged plan need nto be elaborate or concrete to be established by positive evidence, for the intention can only be inferred from the conduct and its consequence, nor must a given duration of time intervene between such a plan and the actual commission of the crime. common intention can and often is a matter of inference from the act and.....i.d. dua, j. text is nto available

I.D. Dua, J.

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