K M ROY AND ORS Vs. SUPERINTENDENT OF POLICE
LAWS(MEGH)-2013-4-9
HIGH COURT OF MEGHALAYA
Decided on April 02,2013

K M Roy And Ors Appellant
VERSUS
SUPERINTENDENT OF POLICE Respondents

JUDGEMENT

- (1.) Pursuant to the common Judgment & Order of this Court dated 30.01.2013 passed in Criminal Appeal No.(SH)9/2009 and other criminal appeals, the respondents No.1 & 2, namely, Shri.KM Roy and Mrs.Darilin Pyngrope appeared before this Court for sentence hearing toady.
(2.) The respondents in the Criminal appeal No.(SH)9/2009 had faced the trial before the Special Judge (CBI) at Shillong in Special (CBI) case No.2 of 2001 along with the appellants of the Criminal Appeal No.(SH)1/2009, Criminal Appeal No.(SH)4/2009 and Criminal Appeal No.(SH)5/2009. The learned Special Judge (CBI) at Shillong by the judgment and order dated 30.04.2009 had convicted the appellants of Criminal Appeal No.(SH)1/2009, Criminal Appeal No.(SH)4/2009 and Criminal Appeal No.5/2009 for the offence punishable under Section 120B of the IPC r/w Section 13(2) of the Prevention of Corruption Act, 1988 (in short " the P.C. Act).
(3.) The learned Special Judge under the order of sentence dated 11.05.2009, awarded the sentence for two years and Rs.30,000/- only fine and in default of fine another six months under Section 13(2) of the P.C. Act and sentence for another six months under Section 120B of the IPC and both the sentences will run concurrently to the appellants of the Criminal appeal No.(SH)1/2009, Criminal Appeal No.(SH)4/2009 and Criminal Appeal No.(SH)5/2009.;


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