K VIKRAMAN PILLAI Vs. STATE OF KERALA
LAWS(KER)-2003-2-20
HIGH COURT OF KERALA
Decided on February 06,2003

K.VIKRAMAN PILLAI Appellant
VERSUS
STATE OF KERALA Respondents

JUDGEMENT

- (1.) The petitioner had been subjected to criminal prosecution which ended in acquittal by the Judicial 1st Class Magistrate, Alappuzha in Calendar Case No. 288/92. The proceedings concluded with the following observations. Here is P.W.1s version that he took back the certificates from the police station. He has no case that the suit case contained attested copies. But these attested copies are seen among the objects seized. The prosecution has not been able to spin a yarn about the accused properly. It has not gone about the business of getting the guilt of accused established. In the circumstances therefore accused is found not guilty of offences under S.379 IPC. Point found accordingly. The petitioner had been suspended with effect from 6.2.1992 and taking notice of the acquittal he had been reinstated in service by order dated 29.4.1995.
(2.) The petitioner had represented that though he was being paid subsistance allowance all through out in view of the acquittal, he is entitled to full salary and service benefits for the period during which he had been kept out of service. The Original Petition is filed for enforcing the claim.
(3.) It may be necessary to note that he had been placed under suspension, since he was arrested by police and had been taken into custody and committed to jail.;


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