Indian Penal Code, 1908, S.302, 304 Part-II and S.34–Murder–Common Intention–Conviction–Accused nos.l and 2 after first incident, in which there was altercation with the informant and deceased, returned back on motorcycle and came back after 10 minutes alongwith deadly weapon and stabbed the deceased-Common intention of the accused nos.l and 2 fully established by the circumstances and events unfolded in the prosecution story, duly corroborated by PWs. and weapon used

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