V. SURENDRAN NAIR Vs. STATE OF KERALA AND ORS.
LAWS(SC)-2020-1-145
SUPREME COURT OF INDIA
Decided on January 10,2020

V. Surendran Nair Appellant
VERSUS
STATE OF KERALA And ORS. Respondents

JUDGEMENT

R.BANUMATHI,J. - (1.)Leave granted.
(2.)Being aggrieved by order dated 01.08.2019 passed by the High Court of Kerala at Ernakulam in Criminal Revision Petition NO.1816 of 2012, the appellant has preferred this appeal.
(3.)The appellant was a member of the Board of Directors of Thiruvananthapuram Service Co-operative Bank. It is alleged that the appellant and other accused have abused their position as public servants and they are said to have alleged to cause loss to the co-operative bank. By order dated 19.05.2007, learned Sessions Judge has taken cognizance of the matter under Sections 13(2) read with 13(1)(c) and 13(1)(d) of the Prevention of Corruption Act and Section 120-B IPC. The said order of taking cognizance was challenged by the appellant before the High Court by filing Criminal Revision Petition NO.1816 of 2012. The said Revision Petition came to be dismissed on 01.08.2019 by the High Court on the ground that the appellant has challenged the order of taking cognizance dated 19.05.2007 only in the year 2012 and there is long delay of five years in filing the revision and that the revision has been filed by the appellant without filing any application praying for condonation of delay of five years. Being aggrieved the appellant has preferred this appeal.
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