VIGYAN VIKRAM SHAH Vs. MAHARAJA NARENDRA SHAH CHARITABLE TRUST & ANOTHER
LAWS(UTN)-2012-8-79
HIGH COURT OF UTTARAKHAND
Decided on August 03,2012

Vigyan Vikram Shah Appellant
VERSUS
Maharaja Narendra Shah Charitable Trust And Another Respondents

JUDGEMENT

- (1.) Objections filed on behalf of respondent no.1 against the delay condonation application are kept with the records.
(2.) Having heard the learned counsel for the parties on the delay condonation application, the same is hereby allowed.
(3.) After hearing the learned counsel on behalf of both the parties on the revision, it transpires that a complaint case no.550 of 2009 was filed in the court of Judicial Magistrate, Dehradun by respondent no.1- Maharaja Narendra Shah Charitable Trust through Sri J.B. Joshi (Secretary and Trustee) against the revisionist Vigyan Vikram Shah for the offences under Section 380/447 IPC. Learned Magistrate, after recording the statement of complainant and his witnesses under Sections 200 and 202 Cr.P.C. respectively, did not find any sufficient cause for taking cognizance in the matter and, accordingly, he rejected the complaint u/s 203 Cr.P.C. Feeling aggrieved, the criminal revision no.216 of 2012 was filed in the court of Sessions Judge which was adjudicated by the Additional Sessions Judge vide judgment and order dated 23.5.2011, whereby the said revision was allowed and the trial court was directed to take cognizance in the matter. In compliance of the directions of the revisional court, the trial court has taken cognizance and thus, the revisionist, who is the accused, has come up before the Court.;


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