AJAY KUMAR PANDEY Vs. IN RE:- PIYUSH VERMA ADDL. CIVIL JUDGE (JUNIOR DIVISION) JALAUN AT ORAI
LAWS(SC)-2016-7-80
SUPREME COURT OF INDIA
Decided on July 29,2016

AJAY KUMAR PANDEY Appellant
VERSUS
In Re: - Piyush Verma Addl. Civil Judge (Junior Division) Jalaun At Orai Respondents

JUDGEMENT

- (1.) The appellant is aggrieved since he has been convicted under the Contempt of Courts Act and sentenced to undergo six months' imprisonment. There is also a direction that the appellant shall not enter the premises of District Judgship, Auraiya, U.P. for a period of five years.
(2.) In another cases, the appellant suffered the same punishment and we are informed that the appellant has served the term of six months in jail. While the appellant was serving the term, this appeal was moved and taking note of the remorseful conduct, as expressed through the learned counsel, we permitted the appellant to file an affidavit before the High Court. Accordingly, the appellant has filed an affidavit before the High Court and a copy of the same has been produced on 27.06.2016. Paragraphs 8 to 11 of the said Affidavit dated 03.05.2016 read as follows :- "8. The deponent states that he sincerely regrets that his conduct was inappropraite. 9. The deponent hereby tenders an unconditional apology and assures this Hon'ble Court that the deponent shall never indulge in any inappropraite behaviour of similar nature in future. 10. The deponent undertakes to never indulge in any behaviour which in any manner would result in lowering the prestige of any Court in India. 11. The deponent is extremely remorseful of his past conduct and is tendering an unconditional apology for his past conduct and assures this Hon'ble Court that he will not indulge in any such behavior in future also and is sincerely praying that this Hon'ble Court may graciously be pleased to accept the present unconditional apology."
(3.) In a recent Judgment in Mahipal Singh Rana Vs. State of Uttar Pradesh, 2016 6 Scale 353, [Criminal Appeal No. 63 of 2006], a three-Judge Bench of this Court has held that once an advocate is convicted of an offence involving moral turpitude, his licence to practice will stand suspended for a period of two years.;


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