RAMESH CHANDRA MANTRI Vs. STATE
LAWS(RAJ)-2019-9-305
HIGH COURT OF RAJASTHAN
Decided on September 27,2019

Ramesh Chandra Mantri Appellant
VERSUS
STATE Respondents

JUDGEMENT

MANOJ KUMAR GARG,J. - (1.) This revision petition has been filed against the judgment dated 06.03.2019 passed by the learned Addl. Sessions Judge No.3, Bhilwara, whereby the appeal of the petitioner has been dismissed and the judgment dated 10.03.2017 passed by the learned Judicial Magistrate (N.I. Act Cases) No.2, Bhilwara for offence under Section 138 N.I. Act has been affirmed and the petitioner sentenced to undergo one year's simple imprisonment along with fine in the sum of Rs.40,000/-.
(2.) Counsel for the petitioner submits that during the pendency of the revision petition, the petitioner and complainant-respondent No.2 have entered into a compromise in the spirit of Lok Adalat and the respondent No.2 has received all the amount from the petitioner and does not want to proceed in the matter. The photo- stat copy of the compromise dated 26.09.2019 has been passed over to this Court during the course of argument, which shall be formed part of the record. It is stated that since the parties have entered into compromise and amicably settled their dispute, therefore, the sentence of imprisonment awarded to the petitioner may be set aside.
(3.) Counsel for the respondent No.2 concurs the fact of compromise dated 26.09.2019 arrived between the parties.;


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