UMESH BISHT & OTHERS Vs. KAILASH PANDEY & ANOTHER
LAWS(UTN)-2012-9-171
HIGH COURT OF UTTARAKHAND
Decided on September 17,2012

Umesh Bisht And Others Appellant
VERSUS
Kailash Pandey And Another Respondents

JUDGEMENT

- (1.) Having heard learned Counsel for parties, it transpires that the incident allegedly occurred on 17.2.2009 wherefor an FIR was lodged by Smt. Savita Bisht against Devki Nandan Pandey, Kailash Chandra Pandey and Durgadatt Pandey for the offences under Section 354, 504, 506 IPC bearing Crime No. 102/2009. It was alleged that the said incident occurred at 9.30 am.
(2.) On the other hand, a cross FIR was lodged on the same day i.e. on 17.2.2009 alleging that the said incident took place at 12 noon. It was lodged by Kailash Pandey against the present applicants, namely, Umesh Bisht, Satish Joshi, Savita Bisht (wife of Umesh Bisht) and Smt. Bhuvneswari Bisht (wife of Pooran Bisht) for the offences under Section 323, 506 IPC bearing Crime No. 101/2009.
(3.) It has been argued by learned Counsel for the accused applicants that Mr. Devki Nandan Pandey is a very influential person of the area. He is very wealthy person having political connections. So, under his influence, the police did not make fair investigation on the FIR of Smt. Savita Bisht and submitted final report in the matter. At the same time, chargesheet was submitted against Smt. Savita Bisht and other accused applicants on the FIR lodged by Mr. Kailash Pandey, who is a close associate of Mr. Devki Nandan Pandey;


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