SURESH S/O. HANMANTRAO SONWANE Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-12-4
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on December 07,2017

Suresh S/O. Hanmantrao Sonwane Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) The revision applicant was prosecuted by the Court of Judicial Magistrate, First Class at Ausa in Regular Criminal Case No.206 of 2009 for the offences punishable under Sections 408 & 409 of the Indian Penal Code. The trial Court convicted the applicant for both the said offences and sentenced him to suffer for each of the said offence Rigorous Imprisonment for two years with fine of Rs.5,000/. Against the order of conviction passed by the trial Court, the applicant preferred the Criminal Appeal No.55 of 2015. The learned Additional Sessions Judge, Latur vide order passed on 12.07.2017 has dismissed the said appeal. Aggrieved by, the applicant has filed the present Revision Application.
(2.) Along with the Revision Application, the applicant has filed the Criminal Application No.4951 of 2017 seeking suspension of the execution of the sentence imposed upon him by the Courts below and consequently to release him on bail. On perusal of the order passed by the learned Additional
(3.) Sessions Judge, it is revealed that, the learned Additional Sessions Judge while dismissing the appeal filed by the applicant has passed further order that the bail bonds of the accused would continue till further period of 6 months under Section 437A of the Code of Criminal Procedure (hereinafter referred to as the 'Code').;


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