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



Sunil Kumar Gupta & Others v/s State of Uttar Pradesh & Others


Company & Directors' Information:- SUNIL & CO PVT LTD [Active] CIN = U32109WB1984PTC037810

Company & Directors' Information:- SUNIL KUMAR PVT LTD [Strike Off] CIN = U17111RJ1985PTC003429

    Criminal Appeal Nos. 395, 396 of 2019 (Arising out of SLP(Crl.) Nos. 4626, 4560 of 2017)

    Decided On, 27 February 2019

    At, Supreme Court of India

    By, THE HONOURABLE MRS. JUSTICE R. BANUMATHI & THE HONOURABLE MR. JUSTICE R. SUBHASH REDDY

   



Judgment Text

R. Banumathi, J.

Leave granted.

2. These appeals arise out of the order dated 25.04.2017 passed by the High Court of Judicature at Allahabad in Criminal Revision No. 1354 of 2017 in and by which the High Court has affirmed the order of the trial court summoning the appellants under Section 319 Cr.P.C. for the offence punishable under Section 302 IPC.

3. Marriage of deceased Shilpa, daughter of Sudhir Kumar Gupta (PW-1) was solemnized with Dimpal @ Akash Deep on 26.01.2006. Out of the wedlock, two children were born. According to the complainant - Sudhir Kumar Gupta (PW-1), his daughter Shilpa was complaining about the demand of dowry by her husband Dimpal @ Akash Deep and the appellants-her in-laws. Complainant-PW-1 alleged that on 19.08.2012, his daughter Shilpa was set ablaze and she told him in full consciousness that Chanchal @ Babita, Sachin, Sunil Kumar Gupta (Elder uncle of Dimpal), Pushpa (wife of Sunil Kumar Gupta), Vicky (Son of Sunil Kumar Gupta), Neeru, Shrikant Gupta (Brother of Sunil Kumar Gupta), Bhagwan and Khusbu Gupta have poured kerosene on her and burnt her. Dying declaration of Shilpa was recorded by the Tehsildar on 19.08.2012 at 09.40 PM in which she stated that Chanchal @ Babita poured kerosene and set her on fire. Deceased Shilpa succumbed to injuries on the same day at night i.e. 19.08.2012. On the complaint lodged by Sudhir Kumar Gupta (PW-1), FIR was registered against nine accused including the appellants under Sections 304-B, 498A, 302 IPC and under Sections 3 and 4 of the Dowry Prohibition Act, 1961. On completion of investigation, charge sheet was filed against Chanchal @ Babita (wife of Sachin Kumar) for the offence punishable under Section 302 IPC. So far as other accused are concerned, the charge sheet stated that no offence was made out under Sections 498A, 304-B IPC and under Sections 3 and 4 of the Dowry Prohibition Act, 1961.

4. In the trial, Sudhir Kumar Gupta (PW-1), Mohit Agarwal (PW-2), and Munish Gupta (PW-3) were examined on 30.10.2014, 06.11.2015 and 08.11.2015 respectively. About one year thereafter during the course of trial on 04.10.2016, an application under Section 319 Cr.P.C. was filed by the prosecution seeking to summon the appellants/accused for the offence punishable under Section 302 IPC stating that their names were mentioned in the FIR and also in the evidence of PW-1 and PW-3. The trial court held that prima facie evidence is available against the appellants for trying them for the offence punishable under Section 302 IPC and allowed the application and ordered issuance of summons to the appellants for trial under Section 302 IPC. In the revision filed by the appellants, the High Court by the impugned order dismissed the revision petition observing that there are specific allegations against the revisionists and therefore, there is no illegality or impropriety in the order of the trial court. Being aggrieved, the appellants are before us.

5. Mr. Basava Prabhu S. Patil, learned senior counsel appearing on behalf of the appellants has submitted that though the names of the appellants were mentioned in the FIR, subsequently they have been exonerated by the Investigating Officer when the charge sheet was filed and this aspect was not considered by the High Court. Placing reliance upon the Constitution Bench judgment in Hardeep Singh v. State of Punjab and Others (2014) 3 SCC 92, it was submitted that the power under Section 319 Cr.P.C. is to be exercised sparingly and only in those cases where circumstances of the case so warrant, the accused could be summoned under Section 319 Cr.P.C. It was submitted that in the present case, there are no strong and cogent evidence for the trial court to exercise its jurisdiction under Section 319 Cr.P.C to summon the appellants for trial under Section 302 IPC. It was contended that when the dying declaration of deceased Shilpa contains only the name of Chanchal @ Babita, the trial court and the High Court ought not to have ordered summoning of the appellants for the offence punishable under Section 302 IPC.

6. Per contra, Ms. Ruchi Kohli, learned counsel appearing on behalf of the respondent-State submitted that based on the evidence of PW-1 and PW-3, the trial court satisfied itself that there are prima facie evidence available on record indicating involvement of the appellants in the offence and the High Court rightly declined to interfere with the order of the trial court summoning the accused.

7. We have carefully considered the submissions and perused the impugned order and other materials on record.

8. On 19.08.2012, immediately after the occurrence at 09.40 PM in her dying declaration recorded by the Tehsilar, deceased Shilpa had stated “that she had a quarrel with her sister-in-law (Dewrani) Chanchal @ Babita…..and that Chanchal @ Babita poured kerosene and set her on fire”. In the complaint lodged by PW-1 on the next day i.e. 20.08.2012, he has referred to the names of the appellants. Though the charge sheet was filed under Section 302 IPC only against Chanchal @ Babita, the complainant has not filed any protest petition at that stage. In his evidence, PW-1 has referred to the names of the appellants that his daughter Shilpa in consciousness told him the names of all the appellants including Chanchal @ Babita and that they are responsible for pouring kerosene and set her on fire.

9. Section 319(1) Cr.P.C. empowers the Court to proceed against any person not shown as an accused if it appears from the evidence that such person has committed any offence for which such person could be tried together along with the accused. It is fairly well settled that before the court exercises its jurisdiction in terms of Section 319 Cr.P.C., it must arrive at satisfaction that the evidence adduced by the prosecution, if unrebutted, would lead to conviction of the persons sought to be added as the accused in the case. In Hardeep Singh, the Constitution Bench held as under:-

“105. Power under Section 319 Cr.P.C is a discretionary and an extraordinary power. It is to be exercised sparingly and only in those cases where the circumstances of the case so warrant. It is not to be exercised because the Magistrate or the Sessions Judge is of the opinion that some other person may also be guilty of committing that offence. Only where strong and cogent evidence occurs against a person from the evidence led before the court that such power should be exercised and not in a casual and cavalier manner.

106. Thus, we hold that though only a prima facie case is to be established from the evidence led before the court, not necessarily tested on the anvil of cross-examination, it requires much stronger evidence than mere probability of his complicity. The test that has to be applied is one which is more than prima facie case as exercised at the time of framing of charge, but short of satisfaction to an extent that the evidence, if goes unrebutted, would lead to conviction. In the absence of such satisfaction, the court should refrain from exercising power under Section 319 CrPC. In Section 319 CrPC the purpose of providing if “it appears from the evidence that any person not being the accused has committed any offence” is clear from the words “for which such person could be tried together with the accused”. The words used are not “for which such person could be convicted”. There is, therefore, no scope for the court acting under Section 319 CrPC to form any opinion as to the guilt of the accused.” [underlining added]

10. Observing that for exercising jurisdiction and its discretion in terms of Section 319 Cr.P.C., the courts are required to apply stringent tests, in Sarabjit Singh and Another vs. State of Punjab and Another (2009) 16 SCC 46, it was held as under:-

“21. An order under Section 319 of the Code, therefore, should not be passed only because the first informant or one of the witnesses seeks to implicate other persons(s). Sufficient and cogent reasons are required to be assigned by the court so as to satisfy the ingredients of the provisions. Mere ipse dixit would not serve the purpose. Such an evidence must be convincing one at least for the purpose of exercise of the extraordinary jurisdiction. For the aforementioned purpose, the courts are required to apply stringent tests; one of the tests being whether evidence on record is such which would reasonably lead to conviction of the person sought to be summoned.

22. ……. Whereas the test of prima facie case may be sufficient for taking cognizance of an offence at the stage of framing of charge, the court must be satisfied that there exists a strong suspicion. While framing charge in terms of Section 227 of the Code, the court must consider the entire materials on record to form an opinion that the evidence if unrebutted would lead to a judgment of conviction.

23. Whether a higher standard be set up for the purpose of invoking the jurisdiction under Section 319 of the Code is the question. The answer to these questions should be rendered in the affirmative. Unless a higher standard for the purpose of forming an opinion to summon a person as an additional accused is laid down, the ingredients thereof viz. (i) an extraordinary case, and (ii) a case for sparingly (sic sparing) exercise of jurisdiction, would not be satisfied.” [underlining added]

11. Applying the above principles to the case in hand, in our considered view, no prima facie case is made out for summoning the appellants and to proceed against the appellants for the offence punishable under Section 302 IPC. As pointed out earlier, in the dying declaration, deceased Shilpa has only mentioned the name of Chanchal @ Babita; but she has not mentioned the names of others. In his complaint lodged before the police on the next day i.e. 20.08.2012, Sudhir Kumar Gupta-PW-1 has stated that his daughter Shilpa told him that Chanchal @ Babita and all other people set her on fire after pouring kerosene. PW-1 has neither stated the names of the appellants nor attributed any overt act. Likewise, in their evidence before the court, PWs 1 and 3 have only stated that Shilpa told them that Chanchal @ Babita and all others have set fire on deceased Shilpa. Neither the complaint nor the evidence of witnesses indicates as to the role played by the appellants in the commission of the offence and which accused has committed what offence. Under such circumstances, it cannot be said that the prosecution has shown prima facie material for summoning the accused for the offence punishable under Section 302 IPC.

12. Under Section 319 Cr.P.C., a person can be added as an accused invoking the provisions not only for the same offence for which the accused is tried but for “any offence”; but that offence shall be such that in respect of which all the accused could be tried together. It is to be seen whether the appellants could be summoned for the offence under Section 498A IPC and under Sections 3 and 4 of Dowry Prohibition Act. The statement of PW- 1 both in the complaint and in his evidence before the court is very general stating that he had given sufficient dowry to Shilpa according to his status and that the groom side were not satisfied with the dowry and that they used to demand dowry each and every time. Insofar as the demand of dowry and the dowry harassment, there are no particulars given as to the time of demand and what was the nature of demand. The averments in the compl

Please Login To View The Full Judgment!

aint and the evidence is vague and no specific demand is attributed to any of the appellants. In such circumstances, there is no justification for summoning the appellants even under Section 498A IPC and under Sections 3 and 4 of Dowry Prohibition Act. It is also pertinent to point out that upon completion of investigation, the Investigating Officer felt that no offence under Sections 498A, 304-B IPC and under Sections 3 and 4 of the Dowry Prohibition Act is made out. Charge sheet was filed for the offence punishable only under Section 302 IPC against Chanchal @ Babita. As held in the Constitution Bench judgment in Hardeep Singh, for summoning an accused under Section 319 Cr.P.C. it requires much stronger evidence than mere probability of his complicity which is lacking in the present case. The trial court and the High Court, in our considered view, has not examined the matter in the light of the well-settled principles and the impugned order is liable to be set aside. 13. In the result, the impugned order of the High Court is set aside and these appeals are allowed. The Sessions Judge/Fast Track No.1, Moradabad shall proceed with Session Trial No.35/2013 in accordance with law. We make it clear that we have not expressed any opinion on the merits of the matter.
O R







Judgements of Similar Parties

24-08-2020 B. Sunil Kumar & Another Versus Cochin University of Science & Technology, Rep. by Its Registrar & Others High Court of Kerala
14-08-2020 Sunil Chillalshetti & Others Versus State of Chhattisgarh, through the Secretary, Medical Education Department, Chhattisgarh & Another High Court of Chhattisgarh
13-08-2020 Sunil Agrawal Versus Chhattisgarh Environment Conservation Board, Through its Chairman, Naya Raipur (C.G.) & Others High Court of Chhattisgarh
23-07-2020 Sunil Rathee & Others Versus The State of Haryana & Others Supreme Court of India
23-07-2020 Sunil N. Godhwani Versus State High Court of Delhi
13-07-2020 M/s. Vismaya Advertising, Ernakulam, Represented by Its Manager Sunil S. Menon & Another Versus The Intelligence Officer (IB), Department of Commercial Taxes, Mattancherry at Aluva & Others High Court of Kerala
07-07-2020 Sunil Yadavrao Beedkar Versus The Divisional Commissioner, Aurangabad & Others In the High Court of Bombay at Aurangabad
07-07-2020 Kamla Nehru Educational Society Thru Secy. Shri Sunil Dev & Others Versus State of U.P. Thru Secretary Housing & Urban Planning & Others High Court Of Judicature At Allahabad Lucknow Bench
03-07-2020 K.J. Sunil Versus State of Kerala, Represented by The Public Prosecutor, High Court of Kerala at Ernakulam & Another High Court of Kerala
01-07-2020 Ishwar Chander & Another Versus Sunil Saran High Court of Punjab and Haryana
01-07-2020 Sree Gokula Chit & Finance Co (Pvt.) Ltd Versus Sunil Sabu High Court of Kerala
30-06-2020 Sunil Raj, Corrected As Susil Raj (The Name of the Petitioner typed as “Sunil Raj” in the cause title of the Memorandum of Crl.M.C., Synopsis, Index and petition for Interim Direction and on The Docket is corrected as “Susil Raj” as per order dated 12.11.2019 in CRL.M.A.No.1/2019 in CRL.M.C.No.1797/2017.) Versus Gopan & Another High Court of Kerala
25-06-2020 Sunil @ Sunil Ashok Gadivaddar Versus State of Karnataka, Rep. by SPP, Bengaluru High Court of Karnataka
04-06-2020 Sunil Versus State of U.P. High Court of Judicature at Allahabad
20-05-2020 Sunil Kumar Aledia Versus Govt. of NCT of Delhi & Others High Court of Delhi
13-03-2020 M/s. Fossil India Private Limited, Represented by Sunil Prabhakaran Authorised Signatory Versus The Deputy Commissioner of Commercial Tax (Audit-5.4), Bengaluru & Others High Court of Karnataka
12-03-2020 Sunil Kumar Mishra Versus State High Court of Delhi
17-02-2020 Sunil Gandhi & Another V/S A.N. Buildwell Private Limited High Court of Delhi
13-02-2020 Rambabu Singh Thakur Versus Sunil Arora & Others Supreme Court of India
13-02-2020 M/s. Vadim Infrastructure Private Limited. (formerly M/s.VolTech Infrastructure Pvt. Ltd., Represented by its Director R. Rajamanickam Versus M/s. Sunil HiTech Engineers Ltd., Rep. by its Chairman & Managing Director & Another High Court of Judicature at Madras
06-02-2020 Sunil Kumar @ Sunil Versus State of Kerala Reptd. by Public Prosecutor, High Court of Kerala, Ernakulam High Court of Kerala
06-02-2020 Sunil Soni & Another Versus State of U.P. & Another High Court of Judicature at Allahabad
05-02-2020 Nandagopal Chetty & Another Versus Sunil & Others High Court of Judicature at Madras
04-02-2020 Sunil Kumar, Director, Zephyr Entrance Coaching Centre, Kunnumpuram Versus C.S. Abdul Jabbar Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram
30-01-2020 Sunil Polist Versus CPIO /Manager (CRM)/EDMS Life Insurance Corporation of India Central Information Commission
21-01-2020 Sunil @ Sumit Versus State of Maharashtra In the High Court of Bombay at Nagpur
20-01-2020 R.C. Sood & Co. Developers Pvt. Ltd. Versus Sunil Bansal & Others National Consumer Disputes Redressal Commission NCDRC
19-12-2019 B. Sunil Baliga Versus Sudir High Court of Karnataka
17-12-2019 Shweta @ Sakshi Versus Sunil High Court of Karnataka Circuit Bench At Dharwad
12-12-2019 S. Sudarshan Versus G.M. Sunil Kumar High Court of Karnataka
11-12-2019 Sunil Bharti Mittal & Others Versus N. Naresh Kumar & Another High Court of Karnataka
11-12-2019 Sunil Pundalik Admile Versus Madhukar Tukaram Kshirsagar In the High Court of Bombay at Aurangabad
06-12-2019 Dharmendra Prasad & Others Versus Sunil Kumar & Others Supreme Court of India
27-11-2019 Assistant Director, Directorate of Enforcement Versus Sunil Godhwani High Court of Delhi
21-11-2019 Sunil Versus Neethu High Court of Kerala
14-11-2019 Soma Barman Nee Datta Versus Sunil Chandra Podder & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
04-11-2019 Sunil Bhai Sheth Versus M/s. Agricore Commodities Pvt. Ltd. & Others Supreme Court of India
15-10-2019 Miraj Medical Centre Miraj through Medical Superintendent & Others Versus Sunil Tukaram Danane & Another High Court of Judicature at Bombay
27-09-2019 P.S. Abhiram Sunil Versus Rajiv Gandhi University of Health Science, Represented By Its Registrar, Bengaluru & Another High Court of Karnataka
20-09-2019 Sharmila Mukhopadhyay Versus Sunil Kanti Barua, Rep by his Constituted Attorney - Prasanta Bose & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
20-09-2019 Sunil Versus State of Maharashtra & Another In the High Court of Bombay at Nagpur
16-09-2019 Sunil Eknath Bajaj & Others Versus Maheshwari Seva Trust & Others In the High Court of Bombay at Aurangabad
11-09-2019 Sunil Kumar Agarwal Versus State of U.P. & Another High Court of Judicature at Allahabad
03-09-2019 M/s. Balaji Ginning Factory, through Its Proprietor – Sunil Chiranjilal Bajaj Versus Assistant Provident Fund Commissioner In the High Court of Bombay at Nagpur
22-08-2019 M/s. Haskoning B.V. Dutch Consulting Engineers & Architects rep. by its Power of Attorney holder Sunil Kumar Versus M/s. Kamarajar Port Ltd. High Court of Judicature at Madras
22-08-2019 Pawan Kumar Versus Sunil Kumar High Court of Punjab and Haryana
01-08-2019 Rohan Sunil Jain (Chavre) & Others Versus The State of Maharashtra, Through : the Police Sub-Inspector & Another In the High Court of Bombay at Aurangabad
17-07-2019 Sunil Muneshwar Yadav & Another Versus State of Maharashtra & Another In the High Court of Bombay at Nagpur
17-07-2019 Ramanna Versus K.S. Sunil Gupta & Others High Court of Karnataka
16-07-2019 Lakhi Debi Jaiswal Versus Sunil Kumar Shaw West Bengal State Consumer Disputes Redressal Commission Kolkata
09-07-2019 Sunil Barve Versus State of M.P. & Others High Court of Madhya Pradesh Bench at Indore
08-07-2019 Sunil Bhai Sheth Versus M/s. Agricore Commodities Pvt. Ltd. & Another High Court of Judicature at Bombay
04-07-2019 Sunil Appayya Matapathi Versus State of Karnataka High Court of Karnataka Circuit Bench At Dharwad
03-07-2019 Rajeshwari Versus Sunil & Others High Court of Karnataka Circuit Bench At Dharwad
02-07-2019 Sunil Vasudeva & Others Versus Sundar Gupta & Others Supreme Court of India
02-07-2019 Sunil Versus The State of Maharashtra In the High Court of Bombay at Nagpur
28-06-2019 Sunil Kumar Patel Versus State of Chhattisgarh & Others High Court of Chhattisgarh
25-06-2019 Sunil Kumar Santwani Versus State of Chhattisgarh High Court of Chhattisgarh
24-06-2019 For the Petitioner: Sarvesh Kumar Singh, A.A.G., Sunil Kumar Verma, Advocate. For the Respondents: Ravi Kumar, A.C. to A.A.G, Raghwanand, GA. High Court of Judicature at Patna
14-06-2019 State Bank of India, West Bengal Versus Sunil Kumar Maity & Another National Consumer Disputes Redressal Commission NCDRC
03-06-2019 Sunil Ratnaparkhi & Another Versus Official Liquidator of M/a Satwik Electric Controls Pvt Ltd. High Court of Judicature at Bombay
29-05-2019 Sunil Bansal Versus Assistant Commissioner of Income Tax High Court of Rajasthan Jaipur Bench
15-05-2019 Jyoti Taide Versus Sunil Dambare & Another High Court of Chhattisgarh
10-05-2019 PT Purnanand Tiwari Intermediate College & Others Versus Sunil Kumar Agrawal & Others High Court of Uttarakhand
09-05-2019 Rachana Madan & Another Versus Sunil Madan High Court of Delhi
07-05-2019 Sunil Kumar Versus Presiding Officer Labour Court & Another High Court of Delhi
03-05-2019 Ratnem Vishnu Kamat @ Rukmabai Vishnu Kamat & Another Versus Roopali Sunil Lotlikar & Others In the High Court of Bombay at Goa
25-04-2019 Rathnayake Mudiyanselage Sunil Ratnayake Versus Hon. Attorney General, Attorney General's Department, Colombo 12 Supreme Court of Sri Lanka
25-04-2019 Rathnayake Mudiyanselage Sunil Ratnayake Versus Hon. Attorney General, Attorney General's Department, Colombo Supreme Court of Sri Lanka
25-04-2019 Rathnayake Mudiyanselage Sunil Ratnayake Versus Hon. Attorney General, Attorney General's Department, Colombo 12 Supreme Court of Sri Lanka
22-04-2019 Sunil Kumar Saxena Versus Export Inspection Council & Others High Court of Delhi
11-04-2019 Sunil @ Papu Versus The State of Karnataka, Represented by its Secretary, Home Department & Others High Court of Karnataka
10-04-2019 Sunil & Others Versus State of Maharashtra In the High Court of Bombay at Aurangabad
09-04-2019 Sunil Yadav Versus State of U.P. High Court of Judicature at Allahabad
01-04-2019 The Employees Provident Fund Organisation & Another Versus B. Sunil Kumar & Others Supreme Court of India
29-03-2019 Sunil Kumar Biswas Versus Ordinance Factory Board & Others Supreme Court of India
28-03-2019 United India Insurance Co. Ltd. through its Divisional Manager and authorised representative and Signatory, Jalgaon Divisional Office Versus Sunil & Others In the High Court of Bombay at Aurangabad
26-03-2019 Dr. Sankar Kumar Mondal Versus Sunil Kumar Roy West Bengal State Consumer Disputes Redressal Commission Kolkata
20-03-2019 Commissioner of Income Tax Delhi Versus Sunil Lamba High Court of Delhi
12-03-2019 Sunil John Mathew Versus K.L. Lency & Others High Court of Kerala
11-03-2019 Sunil Versus State By CPI, Banahatti High Court of Karnataka Circuit Bench At Dharwad
08-03-2019 MES No.243672 Shri Kh Sunil Singh Fitter, General Mechanic (High Skilled) & Others Versus The Union of India, Represented by the Secretary to the Government of India & Another Central Administrative Tribunal Guwahati Bench Guwahati
07-03-2019 Sunil Versus The State of Maharashtra In the High Court of Bombay at Nagpur
06-03-2019 K. Sunil Kumar Versus D. Prasobha Devi & Another High Court of Kerala
16-02-2019 Sunil Kumar Bande Versus Secretary to Government Education Department (Primary & Secondary Education) & Another High Court of Karnataka Circuit Bench OF Kalaburagi
11-02-2019 Sunil Kumar Versus Sambhu Singh High Court of Rajasthan
01-02-2019 Sunil Versus State High Court of Delhi
30-01-2019 Lataben Versus Sunil Bhikhabhai Patel High Court of Gujarat At Ahmedabad
25-01-2019 M.R. Sunil Raj & Another Versus Kristal Infrastructure Ltd., represented by its Director K.K. Namboothiri & Others Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram
23-01-2019 Sunil Sudhakar Fegde & Another Versus Kishor Devram Rane & Others High Court of Judicature at Bombay
23-01-2019 Sunil Grover Versus Government of NCT of Delhi & Others High Court of Delhi
22-01-2019 Vandana Mimani Versus Sunil Jhawar High Court of Judicature at Calcutta
11-01-2019 Archita @ Anu Seth Versus Sunil Seth High Court of Delhi
11-01-2019 Sunil Kumar & Another Versus State of J.K. & Others High Court of Jammu and Kashmir
11-01-2019 Archita @ Anu Seth Versus Sunil Seth High Court of Delhi
10-01-2019 Sunil Gupta Versus Roots Corporation Limited High Court of Delhi
10-01-2019 Pralhad Ganpat Salgar Versus Sunil Dilip Kakod High Court of Judicature at Bombay
10-01-2019 Sunil Kumar Jain Versus Anju Choudhry & Others High Court of Chhattisgarh
07-01-2019 Sunil Alagh Versus Shivraj Puri & Another High Court of Delhi
07-01-2019 Virupaxi Basavanneppa Malannavar Versus Sunil R. Patil & Another High Court of Karnataka