YOGESH Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2018-10-81
HIGH COURT OF MADHYA PRADESH (AT: GWALIOR)
Decided on October 26,2018

YOGESH Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

J.P.GUPTA, J. - (1.) Heard on I.A. No. 15333/2018, which is an application for suspension of sentence and grant of bail filed on behalf of the applicant. However, during the course of arguments, learned counsel for the applicant submits that the revision may kindly be heard finally.
(2.) With the consent of learned counsel for both the parties, this revision petition is finally heard.
(3.) This revision petition has been filed by the applicant under Section 397/401 of the Cr.P.C. being aggrieved by the judgment of conviction and order of sentence dated 29.08.2018 passed by the Sessions Judge, Khandwa, District Khandwa in Criminal Appeal No. 153/2018 arising out of the judgment dated 29.05.2018 passed by the Chief Judicial Magistrate, Khandwa in Criminal Case No.2401016/2015, whereby the applicant was convicted for commission of offence punishable under Sections 380 and 457 of the Indian Penal Code and sentenced to RI for three years alongwith fine of Rs.500/- with default stipulation RI for one month, each offence. By the impugned judgment, learned appellate Court confirmed the conviction and reduced the sentence to RI for one year alongwith fine of Rs.500/- with default stipulation RI for one month, each offence.;


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