PURUSHOTTAM RAGHUNATH PANDE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-1972-12-8
HIGH COURT OF BOMBAY
Decided on December 12,1972

PURUSHOTTAM RAGHUNATH PANDE Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) THESE two appeals are by the two accused who stood charged under Section 161 IPC read with section 5 (2) and 5 (1) (d) of the Prevention of Corruption Act and Section 165-A IPC and Section 5 (2) read with Section 5 (1) (d) of the Prevention of Corruption Act, read with Section 109 IPC respectively. They having been found guilty of these offences were accordingly convicted and sentenced by the Special Judge, who tried them in Special Case No. 5 of 1959.
(2.) THE prosecution case against these accused had been that on April 14, 1969. at Umarkhed, the accused No. 1 who was a Naib Tahsildar received an illegal gratification in the sum of Rs 175/-f rom P. W. 1 Dadarao who was at the relevant time the President of Vividih Karyakari Society, Deosari. As far as accused No. 2 is concerned, the prosecution case was,that he being a petition-writer at the place where accused No. 1 was working as Naib-Tahsildar, had aided and abetted the act of this illegal gratification.
(3.) THE learned Special Judge, who recorded the evidence of both the prosecution and defence witnesses, came to the conclusion that the accused are guilty of the offences with which they were charged.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.