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Asgar Vs. State of Uttarakhand [2009] INSC 653 (31 March 2009)

Judgment

CRIMINAL APPELLATE JURISDICTION CRIMINAL APPEAL No.620 OF 2009 (Arising out of SLP(Crl.)Nos.2375 of 2007) ASGAR .....APPELLANT(S) VERSUS O R D E R Leave granted.

Considering the facts and circumstances of the present case, particularly the age of the appellant-accused, we reduce the sentence of the appellant-accused to three months only.

If the appellant has not served out the sentence, he shall be taken into custody to serve out the sentence.

The appeal is disposed of accordingly.

.............................J. ( TARUN CHATTERJEE )

.............................J. ( V.S.SIRPURKAR )

NEW DELHI;

MARCH 31, 2009.

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