SURAT SINGH Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2012-3-123
HIGH COURT OF UTTARAKHAND
Decided on March 23,2012

SURAT SINGH Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

Servesh Kumar Gupta, J. - (1.) NONE has turned up on behalf of revisionist even in the third revised call up to 3:00 PM, so this Court has rendered hearing to Sri P.S. Bohara, learned brief holder for the State and has gone through the grounds of revision itself.
(2.) IT appears that revisionist Surat Singh was tried by Chief Judicial Magistrate, Tehri Garhwal in criminal case no. 921/2002 and the learned Magistrate, after adjudicating the said case, found the revisionist guilty for the offence of Section 354 IPC and sentenced him to undergo one year's R.I. with fine of Rs. 1,000/ -, and in default of payment of fine, he was directed to undergo additional one month's imprisonment. He was further convicted u/s. 506 IPC and was sentenced to undergo six months' R.I. This judgment, passed by learned Chief Judicial Magistrate, was assailed by way of criminal appeal no. 5/2003 before the court of Sessions Judge, Tehri Garhwal. Learned Judge, having heard the appeal, dismissed the same and affirmed the judgment passed by the trial court.
(3.) NOW Sri Surat Singh has come up in this revision.;


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