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Ram Gopal and ors. Vs. State of Rajasthan - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtRajasthan High Court
Decided On
Case NumberD.B. Cri. Appeal No. 230 of 1999
Judge
Reported in2006CriLJ362
ActsIndian Penal Code (IPC), 1860 - Sections 147, 148, 149, 300, 302, 304 and 307; Code of Criminal Procedure (CrPC) - Sections 161 and 313
AppellantRam Gopal and ors.
RespondentState of Rajasthan
Appellant Advocate A.K. Gupta,; Rinesh Gupta and; Pooja Gupta, Advs.
Respondent Advocate N.L. Goyal, P.P.
Excerpt:
- - 3. the prosecution case, in nut-shell is like this :on april 23, 1988, informant madan lal (pw 3) around 8.45 p......that around 7.30 p.m. on the said day after the hot exchanges between the deceased and the accused ram narayan, ram gopal s/o ram narain came over there. he was armed with 'londy' (stick with iron rings). accused ram narain and prabhu lal caught hold of deceased and exhorted ram gopal s/o ram narian to kill the deceased. ram gopal s/o ram narain then gave blow with 'londy' on the forehead of the deceased. on the basis of the said report case under sections. 147, 148, 149 and 307, i. p. c. was registered and investigation commenced. during investigation nainki lal died and section 302, i. p. c. was added. autopsy on the dead body was performed, statements of the witnesses under section 161, cr. p. c. were recorded, necessary memos' were drawn and on completion of investigation.....
Judgment:

Shiv Kumar Sharma, J.

1. As many as 5 accused were indicated before the learned Additional Sessions Judge, Ramganjmandi, Kota in Sessions Case No. 332/98. Since co-accused Prabhu Lal died during trial the proceedings against him stood dropped. Learned trial Judge vide judgment dated March 27, 1999 convicted and sentenced the remaining four accused as under:--

Ram Gopal Under Section 148, IPC To undergo rigorous imprisonment

S/o Ramnarain for one year and a fine of Rs. 500/-,

in default to further suffer simple

imprisonment for three months.

Under Section 302, IPC To suffer imprisonment for life and

a fine of Rs. 1,000/- in default to

further suffer simple imprisonment

for two years.

Under Section 147, IPC No sentence.

Ram Kishan, Under Section 148, IPC To undergo rigorous imprisonment

Ram Narayan and for one year and a fine of Rs. 500/-,

Ram Gopal S/o Bheru in default to further suffer simple

Lal imprisonment for three months.

Under Section 302/149, To suffer imprisonment for life and

IPC a fine of Rs. 1,000/-, in default to

further suffer simple imprisonment

for two years.

Under Section 147, IPC No sentence.

2. All the substantive sentences were ordered to run concurrently.

3. The prosecution case, in nut-shell is like this :--

On April 23, 1988, informant Madan Lal (PW 3) around 8.45 p.m. arrived at police station, Kanwas along with his Uncle Kalulal and his injured father Nainki Lal (now deceased) who was unconscious and apprised that around 7.30 p.m. on the said day after the hot exchanges between the deceased and the accused Ram Narayan, Ram Gopal S/o Ram Narain came over there. He was armed with 'Londy' (stick with iron rings). Accused Ram Narain and Prabhu Lal caught hold of deceased and exhorted Ram Gopal S/o Ram Narian to kill the deceased. Ram Gopal S/o Ram Narain then gave blow with 'Londy' on the forehead of the deceased. On the basis of the said report case under Sections. 147, 148, 149 and 307, I. P. C. was registered and investigation commenced. During investigation Nainki Lal died and Section 302, I. P. C. was added. Autopsy on the dead body was performed, statements of the witnesses under Section 161, Cr. P. C. were recorded, necessary memos' were drawn and on completion of investigation charge-sheet was filed. In due course the case came up for trial before the learned Additional Sessions Judge, Ramganjmandi, Kota. Charges under Sections. 147, 148, 302 and 302/149, I. P. C. were framed against appellant Ramgopal S/o Ram Narain whereas charges under Sections. 147, 148 and 302/149, I. P. C. were framed against the remaining appellants Ram Kishan, Ram Narayan and Ramgopal S/o Bheru Lal. The appellants denied the charges and claimed trial. The prosecution in support of its case, examined as many as 17 witnesses and got exhibited 18 documents. In their statements under Section 313, Cr. P. C. the appellants claimed innocence. Learned trial Judge on hearing final submissions, convicted and sentenced the accused-appellants as indicated hereinabove.

4. We have heard the rival submissions and scanned the material on record.

5. On April 23, 1988 injury of Nainki Lal was examined and vide injury report Ex. P16 he sustained lacerated wound 3.5 cm. x 2 cm. x 1 cm. on the right side of forehead. However, on April 29, 1988 when postmortem on the dead body was performed, two stitched wounds on right frontal region were found. According to Dr. C.M. Shri-vastava (P.W. 16), the cause of death was due to coma as a result of head injury. The prosecution is thus able to establish that the death of the deceased was homicidal in nature.

6. The prosecution examined Kalu Lal (P.W. 1) and Madan Lal (P.W. 3) as eye-witnesses of the occurrence. Kalu Lal (P.W. 1) in his deposition stated that Narayan and Prabhu were hurling abuses at Nainki Lal and demanding explanation as to why he grinded flour of Chhitia. Nainki Lal denied to have grinded the flour of Chhitia. After some altercations, Ram Gopal S/o Ram Narain inflicted blow on the head of Nainki Lal. In the cross-examination Kalu Lal admitted that Nainki ,Lal was his real brother and he died after 6-7 days of the occurrence.

7. Madan Lal (P.W. 3), who is son of Nainki Lal deposed that there was altercation between the appellants and the deceased in regard to grinding of flour of Chhitia. Thereafter Ranigopal went to his house, came back with 'londy' and inflicted two blows on the forehead of Nairiki Lal. In his cross-examination he stated that he had apprised the police about infliction of two injuries by Ramgopal but police wrote only one.

8. Having carefully analysed the evidence of Kalu Lal and Madan Lal, we find that Ram Kishan S/o Anandi Lal, Ram Narayan and Ramgopal S/o Bheru Lal were not the members of unlawful assembly and charges under Sections 147, 148 and 149, IPC could not be established against them beyond reasonable doubt. The injury caused by Ram Gopal S/o Ram Narain was his individual act. In view of the fact that Kalu Lal and Madan Lal were thickly related to the deceased, possibility of over implication of Ram Kishan, Ram Narayan and Ram Gopal S/o Bheru Lal cannot be ruled out. In regard to the allegations against Ram Gopal S/o Ram Narain, we notice from the evidence that he acted in a sudden fight and without premeditation. His act of inflicting single injury in the heat' of passion was not unusual. Since he gave single blow and did not repeat it, we are of the opinion that Exception 4 of Section 300, IPC is attracted and accused Ram Gopal S/o Ram Narain could only be held guilty under Section 304, Part II, IPC.

9. For these reasons we dispose of the instant appeal in following terms :--

(i) We allow the appeal of appellants Ram Kishan, Ram Narayan and Ram Gopal S/o Bheru Lal and acquit them of the charges under Sections 147, 148 and 302/149, IPC. They are on bail, they need not surrender and their bail bonds stand discharged.

(ii) We partly allow the appeal of appellant Ram Gopal S/o Ram Narain and instead of Section 302, IPC, we convict him under Section 304, Part II, IPC. Looking to the fact that appellant Ram Gopal S/o Ram Narain has already suffered the sentence for a period of more than six years and ten months, we sentence him to the period already undergone by him in confinement. We, however, acquit the appellant Ram Gopal S/o Ram Narain of the charges under Sections 147 and 148, IPC. Appellant Ram Gopal S/o Ram Narain, who is in jail, shall be set at liberty forthwith if not required to be detained in any other case.

(iii) The impugned judgment of trial Court stands modified as, indicated above.


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