VANGALA KASTURI RANGACHARYULU Vs. CENTRAL BUREAU OF INVESTIGATION
LAWS(MEGH)-2013-11-16
HIGH COURT OF MEGHALAYA
Decided on November 12,2013

Vangala Kasturi Rangacharyulu Appellant
VERSUS
CENTRAL BUREAU OF INVESTIGATION Respondents

JUDGEMENT

T. NANDAKUMAR SINGH, J. - (1.) These 5(five)appeals against the common judgment and order dated 14.09.2010 and 29.09.2010 passed by the learned Special Judge, Shillong in Special Case (CBI) No.3/1994 are jointly heard for disposal by this common judgment and order.
(2.) Heard Mr. R Kar, learned counsel for appellant/accused in Crl.Appl.No.8/2010, Mr.SP Mahanta, learned counsel for the appellant/accused in Crl.Appl.No.12, 13 and 14/2010 and Mr. R Choudhury, learned counsel for the appellant/accused in Crl.Appl.No.10/2010 and Mr. VK Jindal, learned senior counsel assisted by Mr.S Dey, learned counsel for the CBI -respondents.
(3.) By the impugned judgment and order dated 14.09.2010, five appellants/accused are convicted for the offences punishable under different provisions of IPC as well as P.C. Act, 1988 viz, Shri.V.K. Rangacharyulu and appellant/accused Shri.H.N. Wadhwa are convicted for the offences under Sections 120B, 465, 468,471 IPC and 13(d)(i) r/w 13(2) of the P.C. Act, 1988 and appellant/accused Shri.D.K. Chakravary and Shri.Jaharlal Das @ Johal Lal Das are convicted for the offences under Sections 120B, 420, 468, 471 IPC and by the sentenced order dated 29.09.2010 the appellants/accused Shri.V.K. Rangacharyulu and Shri.H.N. Wadhwa were awarded sentence of 2 (two) years and a fine of Rs.5000/ - each and in default of payment of fine, they will have to undergo another 1 (one) month imprisonment each for the offence under Section 468 IPC and also awarded sentence of 6 (six) months under Sub -Section 2 of Section 120B IPC and also awarded sentence of 2 (two) years and a fine of Rs.5000/ - each and in default of payment of fine, they will have to undergo for another 1 (one) month imprisonment each for the offence under Section 465 IPC and also awarded sentence of 2 (two) years for the offence under Sub -Section 2 of Section 13 of the P.C. Act, 1988 and also a fine of Rs.10,000/ - each and in default of payment of fine, they will have to undergo for another 2 (two) months and all the sentences shall run concurrently; the appellants/accused Shri.D.K. Chakravarty and appellant/accused Shri. Shri.Jaharlal Das @ Johal Lal Das were awarded sentence of 2 (two) years and also a fine of Rs.5000/ - each under Section 471 r/w 465 IPC and in default of payment of fine, they will have to undergo for another 1 (one) month imprisonment and also awarded sentence of 2 (two) years under Section 120 IPC and fine of Rs.5000/ - each and in default of payment, they will have to undergo for another 1 (one) month imprisonment and all the sentences shall run concurrently and the appellant/accused Shri. A.D. Purkayastha was awarded sentence of 6 (six) months and a fine of Rs.5000/ - under Section 120B and in default of payment of fine, he will have to undergo for another 1 (one) month imprisonment and the sentence of 2 (two) years and fine of Rs.5000/ - under Section 468 IPC and in default of payment of fine, he will have to undergo another 1(one) month imprisonment.;


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