PRADEEP KUMAR SETHY Vs. STATE OF ODISHA & ANOTHER
LAWS(ORI)-2020-12-2
HIGH COURT OF ORISSA
Decided on December 23,2020

Pradeep Kumar Sethy Appellant
VERSUS
State Of Odisha And Another Respondents

JUDGEMENT

S.K.PANIGRAHI,J. - (1.) The present Writ Petition preferred under Article 226, 227 read with Article 20(2) of the Constitution of India and Section 300 of the Cr P.C. seeking safeguard of the fundamental rights of the Petitioner. This Writ Petition has been filed challenging the conviction order dated 15.11.2017 passed by the CJM-cum-ASJ, Sambalpur in G.R. Case No.1014 of 2013 in which the petitioner has been convicted under Sections 120-B, 406, 426, 506/34 of the Indian Penal Code and Sections 4, 5 and 6 of the Prize Chits and Money Circulation Schemes (Banning) Act, 1978 and other cases arising out of the same transaction at different places in Odisha.
(2.) Other cases arising out of the same transaction have been lodged at different places in Odisha vide (a) G.R. Case Nos.- Phulbani Town P.S. Case No.19(8) of 2013 corresponding to G.R. Case No.45/2013, Kandhamal; (b) Baripada Town P.S. Case No.52(18) of 2013, Mayurbhanj; (c) Udit Nagar P.S. Case No.78 of 2013, Sundargarh; (d) Keonjhar Town P.S. Case No.125 of 2013 corresponding to G.R. Case No.569 of 2013 Keonjhar; (e) G.R. Case No.129 of 2013, Ganjam; (f) G.R. Case No.732 of 2013, Ganjam; (g) G.R. Case No.982 of 2013, Ganjam, (h) G.R. Case No.867 of 2013, Ganjam; (i) G.R. No.183/2013, Ganjam; (j) C.T. Case No.2056 of 2013, Bhubaneswar; (k) C.T. Case No.1041 of 2013, Balasore; (l) G.R. Case No. 427 of 2013, Nayagarh respectively .
(3.) The background germane to better appreciate the instant challenge are that the petitioner herein was the Chairman/Managing Director of one "Artha Tatwa Consultancy Pvt. Ltd" having its registered office at Bhubaneswar as well as the President of Artha Tatwa Multipurpose Co- operative Society Ltd. and Artha Tatwa Multi-State Credit Co-operative Society Ltd.;


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