Jail Term Suspended for Man Who Made ‘Beef’ Biriyani during Marriage Celebration

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The Gujarat High Court has suspended the ten year jail sentence imposed on a man convicted for ‘Cow Slaughter’.

“Accused is only alleged to have used the beef while preparing biryani for celebrating the marriage ceremony of his own daughter.”

While suspending the sentence, Justice RP Dholaria observed:

On overall consideration of material on record as well as the fact that the applicant is not alleged to have indulged into economical activity of animal slaughter and is only alleged to have used the beef while preparing biryani for celebrating the marriage ceremony of his own daughter, this Court is of the opinion to exercise the judicial discretion to suspend to the sentence.

The court ordered him to be released from jail on condition that he shall execute personal bail bond of Rs. 10,000/- and one surety of like amount to the satisfaction of the trial court. He has also been directed to surrender his passport, if having, before the trial Court and not to leave India without prior permission of the High Court.