(IPC) – S 302 r/with S 34 – Arms Act, 1959 – S 25 – Murder by Gunshot – Fired fatal shot from roof of house – Evidence – Appeal against conviction and sentence – Statements of eyewitnesses are quite cogent and consistent with the earliest version recorded in the form of First Information Report – Trajectory of entry of bullet as found in Medical Report is also quite consistent with the version that deceased was shot from a height i.e. the roof of the house – Prosecution stands proved

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   

Related Posts

google-site-verification: googlec3488c090a56b9d6.html