MUNDRIKA PRASAD Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2018-8-52
HIGH COURT OF MADHYA PRADESH
Decided on August 07,2018

MUNDRIKA PRASAD Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

Subodh Abhyankar, J. - (1.) This criminal revision has been filed by the applicant under Section 397/401 of the Code of Criminal Procedure being aggrieved by the judgment dated 19.05.2000 passed by the Special Judge (Atrocities), Rewa in Criminal Appeal No.123/2000 affirming the judgment dated 8.4.2000 passed by Judicial Magistrate First Class, Rewa in Criminal Case No.1240/98 whereby the applicant has been convicted under Section 304-A of IPC and sen to suffer two years' RI and fine of Rs.1000/-, in default of payment of fine further RI for three months.
(2.) In brief the facts of the case are that the applicant who was driving a truck on 6.6.1996 ran over a bicycle on which two young boys, namely, Gendalal and Rajendra were sitting, on account of which both the boys died on the spot.
(3.) The applicant was tried under Section 304-A of IPC that is for causing death by negligence and after the evidence was led by the parties, the Trial Court convicted the applicant as above and when the aforesaid judgment was challenged in appeal before the Special Judge (Atrocities), the appeal was dismissed and the impugned judgment passed by the learned Trial Court on 08.04.2000 was confirmed vide judgment dated 19.05.2000. The aforesaid judgment is under challenge before this Court.;


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