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State by Inspector of Police Vs. Sriramulu & Ors. [2009] INSC 307 (12 February 2009)

Judgment

IN THE SUPREME COURT OF INDIA CRIMINAL APPELLATE JURISDICTION CRIMINAL APPEAL NO. 301 of 2003 State by Inspector of Police ...Appellant Versus Sriramulu & Ors. ...Respondents

Dr. ARIJIT PASAYAT, J.

1.     This appeal is by the State of Tamil Nadu questioning the judgment of a Division Bench of the Madras High Court directing acquittal of the accused persons. By a separate judgment in Criminal appeal No. 300 of 2003 the appeal filed by the informant has been disposed of. We dispose of the present appeal i.e. Criminal Appeal No. 301 of 2003, directing that the decision rendered today in Criminal Appeal No. 300 of 2003 shall be given to this case also.

2.     The appeal is accordingly disposed of.

.........................................J. (Dr. ARIJIT PASAYAT)

..........................................J.

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