w w w . L a w y e r S e r v i c e s . i n



Braj Kishore Mandal alias Jai Kishore Mandal v/s State of Bihar


Company & Directors' Information:- P KISHORE & CO PVT LTD [Strike Off] CIN = U51909WB1980PTC033193

Company & Directors' Information:- KISHORE INDIA PVT LTD [Strike Off] CIN = U70101AS1984PTC002242

    CrI. A. 127 of 1993

    Decided On, 11 January 2008

    At, High Court of Bihar

    By, THE HONOURABLE MR. JUSTICE SHYAM KISHORE SHARMA

    For the Appearing Parties: Bharat Lal, Muneshwar Prasad, R.B.S. Pahepuri, Ramesh Chandra Sinha, Advocates.



Judgment Text

(1.) CR. Appeal No. 111 of 1993 filed on behalf of appellants Braj kishore Mandal alias Jai Kishore Mandal. and Suresh Mandal alias Turanti Mandal and Cr. Appeal No. 127 of 1993 filed on behalf of appellant Jawahar Mandal have been heard together as these have arisen out of a common judgment and are being disposed of by this judgment.

(2.) BOTH the appeals have been filed against the judgment of conviction and sentence passed by 2nd Additional Sessions judge, munger passed in Sessions Trial No. 566 of 1988 by which the appellants of both the appeals have been convicted and sentenced to undergo rigorous imprisonment for ten years under Section 307/34 of the Indian penal Code. Appellants Braj Kishore mandal alias Jai Kishore Mandal and Suresh mandal alias Turanti Mandal (appellants of cr. Appeal No. 111 of 1993) have further been convicted and sentenced to undergo rigorous imprisonment for three months under section 323 of the Indian Penal Code. Both the sentences of these two appellants were ordered to run concurrently. One of the accused namely, Laxmi Mandal who also faced trial along with these appellants was not found guilty and has been acquitted from the charges.

(3.) THE prosecution case relates to an occurrence of 2-4-1988. On that date at 2. 00 p. m. , P. W. 4 Manoj Kumar Mandal went to the field with a view to irrigate his field by taking water from a well. Accused Jawahar mandal, Turnati Mandal alias Suresh mandal, Jai Kishore Mandal alias Braj kishore Mandal and Laxmi Mandal forbade him to fetch water from the well. When informant Manoj Kumar Mandal (P. W. 4)protested, then Turnati Mandal alias Suresh mandal assaulted on his head by means of lathi causing injury to him. Another accused jai Kishore Mandal alias Braj Kishore mandal assaulted on the left shoulder by hard and blunt substance. Matter was pacified. In the evening, the younger brother of the informant, Anoj Kumar Mandal (P. W. 5)came to his house and knew about the occurrence. He went to the house of Jawahar mandal, Turnati Mandal alias Suresh mandal and Jai Kishore Mandal alias Braj kishore Mandal at 8 p. m. with an intention to settle the matter but he was also assaulted at his head by them and received injuries. Accused Turanti Mandal alias Suresh mandal assaulted on his leg by means of rod. Accused Jai Kishore Mandal alias Braj kishore Mandal assaulted also on his left leg. On hearing the alarm, P. W. 1 Naresh kumar Mandal, P. W. 2 Shankar Mandal and p. W. 3 Umesh Pd. Singh alias Mantu came at the place of occurrence. At that time, the occurrence was taken place. Anoj Mandal, p. W. 5 also brought to Munger hospital for treatment where informant Manoj Kumar mandal (P. W. 4) gave his fardbeyan (Ext. 1)which was recorded by S. I. Shyam Narain prasad.

(4.) THE informant Manoj Kumar Mandal (P. W. 4) was examined by Dr. Sudhir Kumar (P. W. 6) whereas injured Anoj Kumar mandal was examined by Dr. Braj Nandan prasad (P. W. 7). Injured Anoj Kumar Mandal was referred to P. M. C. H. for further treatment. On the basis of the fardbeyan of Manoj kumar Mandal (P. W. 4), a case under Sections 341, 323 and 307/34 of the Indian penal Code was registered against all these three appellants and one Laxmi Mandal. The matter was investigated into by P. W. 8 E. Hembrama. After completion of investigation, charge sheet was submitted under the aforesaid sections of the Indian Penal Code. Cognizance was taken and thereafter the case was committed to the Court of sessions. Charges were framed and were explained to the accused persons who pleaded innocence. Their defence is that at 7. 00 p. m. on 2-4-1988 Manoj Kumar Mandal with four or five persons came and they assaulted father of the appellants and when the appellants intervened, they also assaulted them by means of lathis. In this connection, Suresh Mandal gave fardbeyan which resulted in Kotwail P. S. Case No. 116 dated 3-4-1988 under Sections 147, 448, 323 and 324 of the Indian penal Code against Anoj Mandal, Manoj mandal, Tahkur Mandal, Naresh Mandal and Mantu Mandal.

(5.) THE trial Court considered the evidences of the prosecution and defence and came to the conclusion that on the date and time of occurrence, there was assault by three accused persons. The trial Court exonerated one of the accused namely Laxmi mandal.

(6.) IN order to prove the case, the prosecution examined as many as 9 witnesses. They are P. W. 1 Naresh Kumar Mandal, P. W. 2 Shankar Mandal, P. W. 3 Umesh Prasad singh alias Mantu, P. W. 4 Manoj Kumar singh (informant), P. W. 5 Anoj Kumar mandal, the injured, P. W. 6 Dr. Sudhir kumar, P. W. 7 Dr. Braj Nandan Prasad, P. W. 8, E. Hembram (Investigating Officer) and p. W. 9 another doctor namely, Dr. Dhanush dhari Prasad.

(7.) THE defence has also examined two witnesses. They are Nek Lal Yadav (D. W. 1)and Ram Chartira Paswan (D. W. 2).

(8.) P. Ws. 1 and 3 are sons, of P. W. 2 shankar Mandal, P. W. 1 is also cousin brother of the informant. He has been cited as an eye witness of the occurrence. He is also an accused in the counter case which has been instituted on the basis of fardbeyan of appellant Suresh Mandal (alias Turanti mandal). P. Ws. 2 and 3 are also eye witness of the occurrence. Statement of P. W. 4 was recorded at the hospital in which he stated that on 2-4-1988 at 2. 00 p. m. he was. assaulted. He himself stated that his brother anoj Kumar Mandal went to the house of the accused persons where he was brutally assaulted. P. Ws. 1, 2 and 3 have also given the same version that initially there was assault on Manoj Kumar Mandal in the evening on 2-4-1988 but the matter was not reported to any one but in the evening Anoj kumar Mandal went to the house of the accused persons to report about the occurrence where he was assaulted. These witnesses have been examined and cross-examined in detail. They have remained intact in their evidence that on the date of occurrence, there was assault by the appellants.

(9.) P. W. 6 Dr. Sudhir Kumar has proved some slips of medicine and prescriptions in connection with treatment of appellant suresh Mandal, accused Laxmi Mandal and one Ajhola Devi which have been marked as exts. A to A/7. P. W. 8 E. Hembram in his evidence has stated that the injury reports of the above three persons were also received which have been mentioned in the counter case.

(10.) P. W. 6 Dr. Sudhir Kumar examined injured Manoj Kumar in Sadar Hospital, munger and found following injuries :

(i) Bruise on the left side of forehead 21/2" x 1". (ii) Abrasion on the left scapular region 3-3/4" x " x skin deep. (iii) Abrasion on the right hand terminal phalanx of little finger 1/4" x 1 /6" x skin deep on right thumb terminal phalanx near nail 1-" x 1/4" x skin deep. The doctor found the injuries of the informant to be simple in nature caused by hard and blunt substance such as Danta. The time elapsed was within 12 hours at the time of examination.

(11.) IN the evidence it has come that there was a pacca well in joint possession of the informant and the accused persons which was being used for irrigation by both sides. On the date of occurrence the irrigation from the said well was being done which was the reason of assault.

(12.) IN this case, the occurrence is in two parts. In the first part, at about 2. 00 p. m. on 2-4-1988 the informant Manoj Kumar mandal was allegedly assaulted whose injury has been marked as Ext. 2 and in the second part, on the same date at 8. 00 p. m. Anoj Kumar Mandal was allegedly assaulted by the accused persons when he went to persuade them to settle the matter. Anoj kumar Mandal received injury on his head and became unconscious. According to informant, he was assaulted by the appellants. Dr. Braj Nandan Prasad examined injured anoj Kumar Mandal at Sadar Hospital, munger on 2-4-1988 at 8. 30 p. m. and found following injuries on his person : (i) Lacerated wound on left parietal 1 " x " x scalp deep with swelling 2" x 2" (head injury). (ii) Swelling on left below knee joint 2" x 1" with abrasion. (iii) Swelling with abrasion on right knee below 1" x 1". According to doctor, the age of injury was within 24 hours. Injury No. 1 which was on the head was found to be grievous in nature caused by hard and blunt substance. In view of the seriousness of the patient, he was referred to P. M. C. H. because injury No. 1 was on vital organ. Injury report of injured anoj Kumar Mandal has been marked as ext. 2/1.

(13.) P. W. 9 Dr. Danushdhari Prasad at that time was a resident surgeon in the unit of Prof. B. Jha in the P. M. C. H. He has proved the discharge ticket of Anoj Kumar mandal as Ext. 4 which was filled up by him. His evidence is that Dr. B. Jha has treated the head injury of Anoj Kumar Mandal and now Dr. B. Jha is dead.

(14.) OCULAR as well as medical evidences go to show that there was assault on the date and time of the occurrence. However, the defence version is that the prosecution party were aggressors for which a case was lodged and this case has been lodged as counter blast to that case. F. I. R. of that case has been marked as Ext. B on behalf of the defence. According to the F. I. R. of the counter case, it was lodged under Sections 147, 448, 323 and 324 of the Indian penal Code and the injury received by the injured was simple in nature and not grievous.

(15.) LEARNED counsel for the appellants has submitted that the injuries of the injured were not explained and there was no intention and intervening circumstances to do away with the life of the injured. There is case and counter case and other side were aggressors.

(16.) LEARNED A. P. P. assisted by learned counsel appearing for the informant has submitted that on the date and time of occurrence, assault was committed by the appellants and not only oral rather documentary evidence has been brought on the record to prove the same. The examination of three doctors are sufficient to show that there was assault. It has also been pointed out that the grievous injury on the person of injured Anoj Kumar Mandal has made him useless as after assault on the date and time of occurrence, he cannot work. His movement has also been curtailed. It is further submitted that initially he was driver. His demeanour has been quoted by the trial court in his evidence. He was produced by the prosecution as P. W. 5. The trial Court has noted that there was mark of injury on the portion of the head of that witness and that is the reasoning of tendering him before the Court.

(17.) AFTER hearing submissions of the learned counsel for the parties, I am also of the view that on the date and time of occurrence there was assault by the appellants on two persons i. e. P. Ws. 4 and 5. P. W. 5 had received grievous injury on his head and thereafter he was referred to P. M. C. H. where his treatment continued. Doctor has said that his injury was grievous. So in my opinion, the conviction of the appellants is correct one.

(18.) AS there was only one injury on the head of Anoj Kumar Mandal, P. W. 5, no doubt on the vital part of the body i. e. on the head, but there was no repetition of assault nor there was any intervening circumstances to do away with his life, I am of the view that conviction under Section 307 of the Indian Penal Code cannot be sustained. Accordingly, the conviction awarded to the appellants under Section 307/34 of the Indian Penal Code is fit to be converted into under Section 324/34 of the Indian Penal code. The accused persons have voluntarily caused hurt to P. Ws. 4 and 5 by means qf lathi which is a weapon that may cause death. Therefore, the conviction of the appellants under Section 307/34 of the Indian penal Code is altered into under Section 324/34 of the Indian Penal Code. As the appellants have been now convicted under section 324/34 of the Indian Penal Code, no conviction is required to be given under section 323 of the Indian Penal Code. So the conviction of the appellants under section 323 of the Indian Penal Code is of no effect.

(19.) ON the question of sentence, it has been submitted by learned counsel for the appellants that there was no premeditation and the appellants were the first offenders and no previous conviction was brought on the records. 'so the appellants sho

Please Login To View The Full Judgment!

uld have been granted the benefit of the Probation of offenders Act or the benefit of Section 360 of the Code of Criminal Procedure. (20.) IT appears that this is a case in which occurrence took place twice. First part of the occurrence was not reported to the police. Only second part of the occurrence was reported. So, in my view, there was premeditation and the Court below has rightly not granted the benefit of Probation of Offenders act or Section 360 of the Code of Criminal Procedure. However, the appellants have remained in custody for various period of time. Two appellants namely Braj Kishore mandal alias Jai Kishore Mandal and Suresh mandal alias Turanti Mandal have remained in custody for about a month and appellant jawahar Mandal has remained in custody for more than two months. So, in my opinion, the period already undergone by the appellants and a fine of Rs. 3. 000/- each will be sufficient for the ends of justice. So the sentence of the appellants is modified to the period already undergone by them plus a fine of Rs. 3,000/- (three thousand) each and in default of fine, to undergo rigorous imprisonment for three months. The amount of fine, if deposited, shall be given to injured anoj Kumar Mandal or his successor. (21.) WITH the above modification in conviction and sentence, both the appeals are dismissed. Order accordingly.
O R







Judgements of Similar Parties

11-06-2020 Pawan Kishore Harlalka Versus State of West Bengal & Others High Court of Judicature at Calcutta
09-06-2020 Dr. Kishore Kumar Chouhan & Others Versus State of Chhattisgarh & Others High Court of Chhattisgarh
19-05-2020 Brij Kishore Dwivedi Versus Union of India, represented by and through the Secretary to the Government of India, New Delhi in the Ministry of Home Affairs, South Block, New Delhi & Others High Court of Tripura
01-05-2020 Neeru Dhir & Others Versus Kamal Kishore Dhir & Others High Court of Delhi
16-04-2020 Kaushal Kishore Mishra & Others Versus State of U.P. High Court Of Judicature At Allahabad Lucknow Bench
09-03-2020 Kishore Kumar & Another Versus The Inspector of Police, Central Crime Branch - I, EDF-III, Greater Chennai Police, Chennai & Another High Court of Judicature at Madras
20-02-2020 Gulli @ Nand Kishore Versus State of Uttar Pradesh High Court of Judicature at Allahabad
19-02-2020 M/s. GAIL (India) Limited, R.K. Puram, New Delhi Versus M/s. Arkay Energy(Rameswaram)Limited, Rep. by its President (Commercial and Legal) R. Jarard Kishore & Others High Court of Judicature at Madras
12-02-2020 Kishore Singh & Others Versus State, Through P.P. High Court of Rajasthan Jodhpur Bench
05-02-2020 Bharat Coking Coal Ltd. & Others Versus Shyam Kishore Singh Supreme Court of India
05-02-2020 Tarun Keshrichand Shah & Another Versus M/s. Kishore Engineering Company & Others High Court of Judicature at Bombay
31-01-2020 Sri Indla Kishore Kumar Versus State, rep. by the Deputy Supdt of Police Anti Corruption Bureau Kurnool District through Special Public Prosecutor for ACB Cases High Court of Judicature at Hyderabad High Court of Andhra Pradesh
24-01-2020 Nawal Kishore Shaw Versus Manoj Shaw High Court of Jharkhand
20-01-2020 Arvind Kishore Versus Neha Mathur High Court of Rajasthan Jodhpur Bench
14-01-2020 M/s. M.S. Shah Developers Pvt. Ltd., Maharashtra Versus Kishore Birbal Soni National Consumer Disputes Redressal Commission NCDRC
14-01-2020 Nand Kishore Choubey (died) & Others Versus Maniram & Others High Court of Chhattisgarh
12-12-2019 Kishore V. Gandhi Versus Securities and Exchange Board of India SEBI Bhawan SEBI Securities amp Exchange Board of India Securities Appellate Tribunal
13-11-2019 Kishore Versus Joint Commissioner & Vice Chairman, Scheduled Tribe Certificate, Scrutiny Committee & Others In the High Court of Bombay at Nagpur
04-11-2019 Nand Kishore Sonthalla Versus M/s. Deutsche Bank AG, Chennai & Others High Court of Judicature at Madras
24-10-2019 Richa Gaur Versus Kamal Kishore Gaur High Court of Judicature at Allahabad
15-10-2019 Sanwarmal Saini Versus Jugal Kishore Jhunjhunuwala High Court of Rajasthan Jaipur Bench
11-10-2019 Kamal Kishore @ Lalaji Versus The State of Delhi High Court of Delhi
27-09-2019 Omkar Co-operative Hsg. Society Ltd. & Another Versus Kishore Kalyanji Badiani & Others High Court of Judicature at Bombay
18-09-2019 ICICI Bank Ltd., Represented By Its Authorized Signatory, Vdodara Versus Kishore Kumar Bodke National Consumer Disputes Redressal Commission NCDRC
18-09-2019 Narayan Kuamr Versus Kamal Kishore Gupta High Court of Delhi
13-09-2019 Jugal Kishore Mishra Versus B.P. Singh & Others High Court of Judicature at Calcutta
09-09-2019 Ram Kishore Ishwar Versus State of Bihar & Others High Court of Judicature at Patna
06-09-2019 Kamal Kishore Sharma Versus State of Madhya Pradesh Through Police Station State Economic Offence High Court of Madhya Pradesh Bench at Gwailor
04-09-2019 Kishore Dungmali (Rai) Versus Shiva Kumar Rai (Dungmali) & Others High Court of Sikkim
03-09-2019 Kishore Sharma Versus Sachin Dubey Supreme Court of India
27-08-2019 Jugal Kishore Mahendra Biyani Versus The Income Tax Officer High Court of Gujarat At Ahmedabad
23-08-2019 Kishore Kakumal Keswani Versus State of Goa through the Inspector General of Police & Another In the High Court of Bombay at Goa
21-08-2019 Raj Kishore Yadav Versus State of Bihar High Court of Judicature at Patna
21-08-2019 Raj Kishore Yadav Versus State of Bihar High Court of Judicature at Patna
21-08-2019 Raj Kishore Yadav Versus State of Bihar High Court of Judicature at Patna
13-08-2019 V.G. Kishore, C.R.C. Co-Ordinator, BRC Ranni, Pathanamthitta Versus State of Kerala, Represented by Secretary to Government, Department of General Education, Secretariat, Thiruvananthapuram & Others High Court of Kerala
09-08-2019 Ved Prakash Abbot Versus Kishore K. Avarsekar & Others High Court of Delhi
30-07-2019 Kotak Mahindra Bank Ltd. (Formerly Known As Ing Vysya Bank Ltd.) & Another Versus Dr. Kishore Manganiramji Laturia & Others National Consumer Disputes Redressal Commission NCDRC
26-07-2019 Kishore Khanchand Wadhwani & Another Versus State of Maharashtra Though Assistant Commissioner of Police, Anti-Corruption Bureau High Court of Judicature at Bombay
16-07-2019 Nawal Kishore Singh Versus State of Bihar & Others High Court of Judicature at Patna
10-07-2019 Kishore Kumar Khaitan & Another Versus Praveen Kumar Singh High Court of Judicature at Calcutta
05-07-2019 Naval Kishore Mishra Versus State of U.P. & Others Supreme Court of India
28-06-2019 Indian Oil Corporation Ltd. Versus M/s. M. Kishore a Proprietorship/Partnership/Pvt Ltd., Represented by its Managing Director High Court of for the State of Telangana
28-06-2019 Kishore Deshpande Versus The State of Maharashtra Through office of Public Prosecutor & Another High Court of Judicature at Bombay
28-05-2019 Kaushal Kishore Versus State NCT of Delhi High Court of Delhi
24-05-2019 Nanda Kishore Prosad Versus Raj Kumar Ram High Court of Judicature at Calcutta
13-05-2019 Nanda Kishore Mishra Versus State of Orissa & Others High Court of Orissa
13-05-2019 Kamal Kishore Singh @ Komal Kumar Singh Versus Dudhnath Tiwary High Court of Jharkhand
10-05-2019 Nand Kishore Prasad Versus Dr. Mohib Hamidi & Others Supreme Court of India
10-05-2019 Raj Kishore Harbansh Versus State of Chhattisgarh High Court of Gauhati
25-04-2019 Kishore B. Jethwani Versus Raju M. Jethwani & Another High Court of Judicature at Madras
09-04-2019 M. Kishore Kumar Versus Managing Director, Chennai Metropolitan Water Supply & Sewerage Board, Chennai & Another High Court of Judicature at Madras
08-04-2019 Kishore Debbarma Versus The State of Tripura High Court of Tripura
28-03-2019 Kishore Kumar Versus Mariappan High Court of Judicature at Madras
25-03-2019 Kuldeep Kishore Sharma Versus State of U.P. & Another High Court of Judicature at Allahabad
13-03-2019 Swagath Hotels Private Limited., rep. by Managing Director, M. Kishore Reddy Versus M/s. Hotel Swagath rep. by its Partner D. Ravinder High Court of for the State of Telangana
27-02-2019 The South Malabar Gramin Bank, Malappuram, Represented by The General Manager K. Kishore Kumar Versus The Regional Provident Fund Commissioner, Kozhikode & Another High Court of Kerala
19-02-2019 Ram Sakhi Devi Versus Amar Kishore Singh & Others High Court of Judicature at Patna
18-02-2019 Shyan Sundar Debnath Versus Nabendu Kishore Sinha High Court of Gauhati
07-02-2019 United India Insurance Co Ltd. Versus Ram Kishore & Others High Court of Judicature at Allahabad
01-02-2019 Shyam Kishore Prasad @ Madan Prasad Versus State of Bihar & Another High Court of Judicature at Patna
31-01-2019 Kalua @ Koshal Kishore & Others Versus State of Rajasthan Supreme Court of India
29-01-2019 Umesh Kishore Garodia Versus The State of Maharashtra & Another High Court of Judicature at Bombay
23-01-2019 Nand Kishore Behera & Another Versus Jaganathdham Super Structures Pvt. Ltd & Others National Company Law Appellate Tribunal
18-01-2019 Nand Kishore Versus State of Madhya Pradesh Supreme Court of India
10-01-2019 Kishore Bhowal, Assam Versus The Union of India & Others High Court of Gauhati
07-12-2018 M/s. Bharat Petroleum Corp. Ltd. Versus Promila Kishore (Deceased) Thr her Lrs & Others High Court of Delhi
06-12-2018 M/s. Thirumala Milk Products (P) Ltd., Represented by its General Manager, Easwarababu Kolli Versus Ch. Kishore & Others High Court of Judicature at Madras
04-12-2018 Shyamal Kishore Mallik Versus The Union of India, Represented by the Secretary, Ministry of Finance, Government of India, New Delhi & Others Central Administrative Tribunal Guwahati Bench Guwahati
15-11-2018 Krishn Kishore & Others Versus State of U.P. High Court of Judicature at Allahabad
14-11-2018 Abhijeet Nand Kishore Singh Versus Viveka Kumar Idar Supreme Court of India
13-11-2018 B. Kishore Jain, Trading as Khazana Jewellery, Chennai Versus Waseem Jawaid The KHAZANA Imitation Jewellery & Bags, Visakhapatnam High Court of Judicature at Madras
10-10-2018 Amal Kishore Singh Versus State of U.P. Thru' Secry & Others High Court of Judicature at Allahabad
10-10-2018 Tadikonda Rama Kishore Versus State of A.P. rep. by P.P. High Court of A.P. Hyderabad & Another High Court of Andhra Pradesh
03-10-2018 Kishore & Company V/S Sri Balaji Metallics (P.) Ltd. National Company Law Tribunal Kolkata
01-10-2018 Nand Kishore Versus A. Mist Ropanibai (Deleted) High Court of Chhattisgarh
24-09-2018 Kishore Chandra Sahu Versus Superintendent of Post Office & Others National Consumer Disputes Redressal Commission NCDRC
04-09-2018 Chhitij Kishore Sharma Versus Lok Pal Singh High Court of Uttarakhand
28-08-2018 Kishore K. Vasu Versus Deputy Commissioner Madikeri & Others High Court of Karnataka
08-08-2018 M/s. Bhagwati Coke Industries Pvt. Ltd., Aurangabad through one of its Directors, Shyam Kishore Prasad & Another Versus The State of Bihar through the District Magistrate, Aurangabad & Others High Court of Judicature at Patna
03-08-2018 Amar Nath Jha Versus Nand Kishore Singh & Others Supreme Court of India
31-07-2018 Nawal Kishore Yadav Versus Union of India & Others High Court of Delhi
27-07-2018 Vinay Tiwari, through natural guardian his father Naval Kishore Tiwari Versus The State of M.P. through Police Station Maihar, District Satna (M.P.) High Court of Madhya Pradesh
04-07-2018 Kamal Kishore Kotwani Versus The Acit 1(2), Bhopal Income Tax Appellate Tribunal Indore
27-06-2018 Kishore Kumar @ Kishore Versus The State by City Market, Police Station High Court of Karnataka
23-05-2018 Ramji Lal & Another Versus Nand Kishore & Another High Court of Delhi
10-05-2018 Kamal Kishore Saspal Versus Development Credit Bank Ltd Debts Recovery Appellate Tribunal at Delhi
23-03-2018 Union of India & Others Versus Nand Kishore National Consumer Disputes Redressal Commission NCDRC
21-03-2018 Principal Secretary, Revenue Department & Others Versus Kamal Kishore Agarwal In the High Court of Judicature at Hyderabad
28-02-2018 Ram Kishore & Another Versus Urmila & Others High Court of Punjab and Haryana
27-02-2018 K. Ratna Kishore Versus Dr. Yekula Kiran Kumar & Another High Court of Andhra Pradesh
15-02-2018 Kishore Kumar Swain Versus State of Orissa High Court of Orissa
13-02-2018 Naval Kishore @ Bobby Versus State High Court of Delhi
03-02-2018 Kamal Kishore Arora, Advocate Versus Central Public Information Officer (CPIO), Mumbai Central Information Commission
25-01-2018 State of Madhya Pradesh Versus Yugal Kishore Sharma High Court of Madhya Pradesh
19-01-2018 Shri Shyam Kishore Jha V/S CCE & ST, Jaipur - I Customs Excise Service Tax Appellate Tribunal Principal Bench New Delhi
18-01-2018 Dr. Jugal Kishore Satapathy Versus Securities & Exchange Board of India, SEBI Bhavan & Others SEBI Securities Exchange Board of India Securities Appellate Tribunal
11-01-2018 On the Death of Rabindranath Das Adhikari (Since Deceased), His Legal Heirs & Representatives & Others Versus Sri Sri Iswar Kishore Kishori Jew & Others High Court of Judicature at Calcutta
10-01-2018 Kali Kishore Bagchi Versus Securities & Exchange Board of India SEBI Bhavan SEBI Securities Exchange Board of India Securities Appellate Tribunal
13-12-2017 A.P. Leela Versus Nakkala Kishore Yadav In the High Court of Judicature at Hyderabad


LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box