WAHEED S/O BASHEER AND ORS Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-8-88
HIGH COURT OF UTTARAKHAND
Decided on August 08,2012

Waheed S/O Basheer And Ors Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard. This revision is directed against the judgment and order dated 13.07.2010, passed by the Addl. Sessions Judge, Hardwar, in Sessions Trial No. 455 of 2008, whereby said court has acquitted the respondents Fazla, Tunni, Nafees from the charge of offences punishable under Section 304-B, 201 of I.P.C..
(2.) The impugned order shows that the trial court has convicted Anees (husband of the deceased), underSection 304-B, 201 of I.P.C. and sentenced him to rigorous imprisonment for a period of seven years and directed to pay a fine of Rs. 10,000/- (under Section 304B I.P.C.) and rigorous imprisonment for a period of one year and directed to pay a fine of Rs. 2,000 (u/s 201 I.P.C.). The other accused namely respondent no. 2 Fazla, respondent no. 3 Tunni and respondent no. 4 Nafees who are the relatives of the husband of the deceased were acquitted.
(3.) Having gone through the impugned order, this court finds no illegality in the same. Even otherwise in the view of the proviso inserted vide the Act No. 5 of 2009 in Section 372 Cr.P.C. appeal is maintainable as such the revision is not maintainable.;


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