STATE GOVERNMENT MADHYA PRADSESH Vs. BHAGIRATHI
LAWS(BOM)-1954-7-12
HIGH COURT OF BOMBAY
Decided on July 30,1954

STATE GOVERNMENT, MADHYA PRADSESH Appellant
VERSUS
BHAGIRATHI Respondents


Referred Judgements :-

PROMOD CHANDRA SHEKHAR VS. REX [REFERRED TO]
SUDHIR KUMAR VS. STATE [REFERRED TO]
PULUKURI KOTTAYA VS. EMPEROR [REFERRED TO]
V. M. ABDUL RAHMAN VS. KING-EMPEROR [REFERRED TO]


JUDGEMENT

- (1.)THIS appeal has been filed by the State Government of Madhya Pradesh against the judgment of the Special Judge, Nagpur, acquitting the respondent Bhagirathi who was prosecuted for the offence Under Section 165-A, Penal Code for abetting the commission of an offence Under Section 161 'ibid' by sending a letter Ex. P-F to Rajbahadursingh (P. W. 2 ).
(2.)IT is not disputed that Rajbahadursingh (P. W. 2) was the Chief Executive Officer of the Nagpur Janapada and was competent to employ teachers working in primary schools under the Janapada.
(3.)THE prosecution case was that the respondent sent two letters (Ex. P-E and Ex, P-F), both dated 16-9-1952, to Raj Bahadur singh. The first letter (Ex. P-E) is the application of the respondent for appointment as a teacher in the Janapada Sabha. In the second letter (Ex. P-F) he offered to pay a bribe of Rs. 100 to Raj Bahadur singh if he provided him with a job of teacher ship. The respondent denied that he wrote or sent those two letters and claimed to be innocent.


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