PRAMOD BAJAJ Vs. G D L LEASING FINANCE LTD
LAWS(DLH)-2007-9-209
HIGH COURT OF DELHI
Decided on September 17,2007

PRAMOD BAJAJ Appellant
VERSUS
STATE, GOVT. OF NCT OF DELHI,G.D.L.LEASING FINANCE LTD. Respondents

JUDGEMENT

V.B.GUPTA, J. - (1.) Present petition under Section 482 Cr.P.C. filed by the petitioner seeks quashing of order dated 4th December, 2006 passed by Sh.Lokesh Kumar Sharma, M.M. and order dated 12th April, 2007 passed by Smt.Asha Menon, Addl.Sessions Judge in the criminal revision and praying that application of the petitioner under Section 311 Cr.P.C. and under Section 73 of Indian Evidence Act may be allowed.
(2.) It has been contended by learned counsel for the petitioner that on 15th April, 2006, the counsel for the petitioner could not conduct the cross examination due to his illness and in spite of illness, counsel for the petitioner appeared before the trial court but the team of striking lawyers did not allow him to make the cross-examination and forcibly took him into the bar room. Hence the cross examination of the CW-1 could not be conducted.
(3.) It is stated that the orders passed by the trial court and Addl.Sessions Judge are highly unjustified and improper and in the event if cross-examination of CW-1 is not conducted properly, it would be highly unjustifiable for the petitioner.;


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