KAMLENDRA KUMAR PANDEY S/O RAM SHIYAV MAIN PANDEY PERMANENT R/O KALYANGARH Vs. UNION OF INDIA
LAWS(GAU)-2018-6-92
HIGH COURT OF GAUHATI
Decided on June 14,2018

Kamlendra Kumar Pandey S/O Ram Shiyav Main Pandey Permanent R/O Kalyangarh Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. B.M. Choudhury, learned counsel for the petitioner. None appears for the respondent.
(2.) This revision is directed against the judgment and order dated 15.09.2010 passed by learned Sessions Judge, Dibrugarh in Criminal Appeal No.28(3)/2009, whereby learned Sessions judge dismissing the appeal filed by the petitioner, upheld the judgment dated 16.09.2009, passed by the learned Chief Judicial Magistrate cum Commandant 171 BN CRPF, Dibrugarh, Assam, whereby the petitioner was convicted under Section 10(e) & (P) of CRPF Act, 1949 and sentenced to imprisonment till rising of the Court.
(3.) The facts of the case in a nutshell are that the petitioner was working as a cook in CRPF. On 29.07.2009, by an order the petitioner was asked to proceed to A/171 BN CRPF, but instead of proceeding as per direction, the petitioner filed an application stating that if anything happens to him during his movement, the responsibility will lie on the Officers of the 171 BN CRPF.;


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