KRISHAN PAL SHARMA Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2012-10-111
HIGH COURT OF UTTARAKHAND
Decided on October 30,2012

Krishan Pal Sharma Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Having heard learned counsel for the parties, it transpires that this petition was filed in the month of December, 2007. It was neither admitted nor any stay order was ever granted by this Court. The challenge in this petition was to a chargesheet submitted against the applicant on dated 13.05.2007 by the Investigating Officer, police station Gangnahar, District Haridwar for the offence under Section 406, 420, 506 IPC.
(2.) The file remain pending in the Registry and was listed on 01.03.2012, after a long gap. On that date, Mr. M.S. Bhandari, Advocate holding brief of Mr. Vinod Sharma appeared in the Court but did not argue matter, so this Court observed that more than 4 years have elapsed after submission of charge sheet, so in all probabilities trial would have been concluded, as the same has not been stayed by this Court, so this Court dismissed the petition treating it as infructuous.
(3.) Mr. Lok Pal Singh has filed vakalatnama on behalf of the applicant and moved a delay condonation application no. 1303 of 2012 and a recall application no. 835 of 2012.;


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