PRADIP KR SAVJIBHAI CHOLAVIA @ P S CHOLAVIA Vs. C B I
LAWS(GAU)-2018-2-53
HIGH COURT OF GAUHATI
Decided on February 22,2018

Pradip Kr Savjibhai Cholavia @ P S Cholavia Appellant
VERSUS
C B I Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is an appeal against the judgment and order, dated 27.08.2007, passed by the learned Special Judge, CBI, Assam convicting the accused-appellant under Section 468 of the IPC to suffer rigorous imprisonment for 2 (two) years and a fine of Rs. 2,000/- with a default clause, rigorous imprisonment for 2 (two) years and a fine of Rs. 2,000/- with a default clause for offence under Section 471 of the IPC and also rigorous imprisonment for 2 (two) years and a fine of Rs. 2,000/- with a default clause for offence under Section 420 of the IPC with further sentence of rigorous imprisonment for 2 (two) years and a fine of Rs. 2,000/- with a default clause under Section 13(2) read with Section 13(1)(d) of the PC Act.
(2.) The fact leading to the case is that during the period from 1998-1999, the Regional Passport Office, Guwahati was headed by Shri DK Purkayastha. Around the same time, one Shri PS Cholavia was working as Office Assistant in the aforesaid office. On 05.01.1999, the Regional Passport Office, Guwahati headed by Shri DK Purkayastha filed a complaint with the SP, CBI, alleging that Shri PS Cholavia in conspiracy with other persons fabricated some false documents caused those documents to be processed in the aforesaid office, used those documents as genuine as well and practicing fraud upon his colleagues and Superior Officer, caused passport to be issued in the name of one Shri Sumer Singh, who was suspected to be fictitious personality.
(3.) On the basis of above complaint, an FIR was drawn up by SP, CBI, Guwahati. It registered a case, thereon as well, vide RC Case No. 1(A)/99-SHG and ordered one Shri Kailash Barman, Inspector CBI to investigate the case.;


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