DENIAEL REGMI Vs. SHRI HALADHAR KALITA
LAWS(GAU)-2018-1-169
HIGH COURT OF GAUHATI
Decided on January 30,2018

Deniael Regmi Appellant
VERSUS
Shri Haladhar Kalita Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) AND ORDER This criminal revision petition is filed, under Section 397, read with section 401 of the Code of Criminal Procedure, 1973 challenging the legality, propriety and correctness of the judgment and order, dated 29-06-2005, passed by the learned Sub-Divisional Judicial Magistrate No. I, Kamrup, (M), Guwahati, in CR Case No. 4385C/2003, convicting the accused-petitioner under Section 138 of the Negotiable Instrument Act (in short, 'NI Act') and sentencing him, to suffer simple imprisonment for 1 year and to pay a compensation of double the cheque amount as well as the judgment and order, dated 18-03-2008, passed by the learned Additional Sessions Judge No. 1 (FTC), Kamrup, (M), Guwahati, in Criminal Appeal No. 70 of 2005, dismissing the appeal and upholding the judgment and order, rendered by the learned trial Court.
(2.) I have perused the revision petition as well as the annexures furnished thereto including the impugned judgments. I have also perused the records of the learned trial Court.
(3.) I have heard Mr. Z Alam, learned counsel for the revision petitioner and Mr. B Sarma, learned Additional Public Prosecutor, Assam, for respondent No. 1. Also heard Mr. GP Bhowmik, learned counsel for the private respondent No. 2.;


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