LAKHAN GIRI Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-10-50
HIGH COURT OF UTTARAKHAND
Decided on October 04,2012

LAKHAN GIRI Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard learned Counsel for the parties and perused the papers on record.
(2.) The challenge in this revision is to the order of Sessions Judge, Haridwar which was made on 6.9.2012 while adjudicating the Sessions Trial No. 101/2008, State v. Yashpal Giri & 3 Others. In the said trial, learned Sessions Judge while convicting the accused persons, namely, Yashpal Giri, Ravindra Giri, Dhannu Giri @ Rishipal and Prakash Chand for the offences under Section 302/34 IPC, has observed that there was yet another accused Lakhan Giri (revisionist), who should also be summoned and put to trial for the said offence. It is only this part of the order of taking cognizance against Lakhan Giri, passed in the judgment and order dated 6.9.2012, is under challenge in this revision.
(3.) As regards the objection of the Registry, learned Counsel for the revisionist argued that there is no reason to club this revision along with the Criminal Appeals No. 282, 283, 284 and 285 of 2012 filed by the convicts. This Court does agree with the submission of learned Counsel. Hence, rendered hearing to learned Counsel in the matter.;


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