ANTI-CORRUPTION COMMISSION Vs. BARRISTER MOHAMMAD SHAHJAHAN OMAR
LAWS(BANG)-2009-4-2
SUPREME COURT OF BANGLADESH
Decided on April 23,2009

Anti-Corruption Commission Appellant
VERSUS
Barrister Mohammad Shahjahan Omar Respondents

JUDGEMENT

MD.ABDUL MATIN,J. - (1.) This petition for leave to appeal is directed against order dated 14.01.2009 passed by the High Court Division in Criminal Miscellaneous Case No.1950 of 2008 issuing Rule with stay and subsequent extension dated 08.04.2009.
(2.) The facts, in short, are that the respondent No.1 filed an application for quashing the judgment and order of conviction and sentence dated 14.05.2008 passed by the learned Special Judge, Court No.9, Dhaka in Special Case No.10 of 2008, arising out of Gulshan Police Station Case No.77(9)07 dated 27.09.2007 convicting the respondent No.1 under Sections 26(2) and 27(1) of the Anti-Corruption Commission Act, 2004 read with section 109 of the Penal Code to suffer rigorous imprisonment for 13 years and to pay a fine of Tk.10,00,000/- (Taka ten lacs) and in default to suffer rigorous imprisonment for one year more and also confiscating the properties of the respondent No.1 and his dependants in favour of the State.
(3.) The Court of Special Judge, Special No.9, Dhaka took cognizance of the said case against the respondent No.1 under the said section.;


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