CHATARBHUJ Vs. SHRAWANLAL GADARI
LAWS(RAJ)-2019-1-33
HIGH COURT OF RAJASTHAN
Decided on January 09,2019

CHATARBHUJ Appellant
VERSUS
Shrawanlal Gadari Respondents

JUDGEMENT

Manoj Kumar Garg, J. - (1.) This revision petition has been filed against the judgment dated 09.04.2018 passed by the Additional Session Judge No.1, Bhilwara whereby the learned Judge rejected the appeal filed by the petitioner against the judgment dated 18.03.2015 passed by the learned Special Magistrate NI Act Cases No.1, Bhilwara for offence under Section 138 N.I. Act and affirmed the sentence awarded to the petitioner of six months' simple imprisonment along with fine in the sum of Rs. 2,00,000/-.
(2.) Counsel for the petitioner submits that the petitioner and complainant-respondent No.1 have entered into a compromise in the spirit of Lok Adalat and the respondent No.1 has received all the amount from the petitioner and does not want to proceed in the matter, therefore the sentence of imprisonment awarded to the petitioner may be set aside. The original copy of the compromise dated 01.11.2018 is passed over to this Court during the course of arguments and the same is taken on record.
(3.) Mr. Shyam Kumawat appears on behalf of respondent No.1 and concurs with the facts stated by the counsel for the petitioner.;


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