CHANDRA SEN S/O LATE CHOKHE LAL Vs. TILAK RAJ SHARMA S/O CHANDRA BHAN SHARMA
LAWS(UTN)-2012-5-96
HIGH COURT OF UTTARAKHAND
Decided on May 07,2012

Chandra Sen S/O Late Chokhe Lal Appellant
VERSUS
Tilak Raj Sharma S/O Chandra Bhan Sharma Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition moved under section 482 of Cr.P.C., the petitioner has sought quashing of the order dated 25.04.2012, passed by Sessions Judge, Udham Singh Nagar, in Criminal Revision No 26 of 2012, whereby said court has affirmed the order dated 19.01.2012, passed by the trial court (Judicial Magistrate, Kashipur), in Criminal Complaint No. 16 of 2008.
(3.) Brief facts of the case are that the respondent no.2 Tilak Raj Sharma has filed criminal complaint against the petitioner Chandra Sen in respect of offence punishable under section 138 of Negotiable Instruments Act, 1881, in which after prosecution evidence is over two witnesses DW1 Chandra Sen and DW2 Deepak Kumar have already been examined. At that stage, petitioner appears to have moved an application for getting adduced evidence of the handwriting expert. The trial court rejected the said application on the ground that the petitioner has admitted his signature on the cheque in question, and application is moved only to linger the proceedings.;


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