ANWAR HUSSAIN Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-9-183
HIGH COURT OF UTTARAKHAND
Decided on September 20,2012

ANWAR HUSSAIN Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) None has turned up on behalf of the revisionist even in the second revised after lunch break while Mr. Amit Kapri, Brief Holder for the State is present, so this Court rendered hearing to learned counsel for State and perused the papers available on record.
(2.) The revision challenges the judgment and order dated 02.06.2012 passed by Sessions Judge, Udham Singh Nagar whereby conviction and sentence of revisionist was sustained for the offence under Section 25 Arms Act. Learned Magistrate culminated the trial of criminal case no. 1736 of 2006 finding the revisionist guilty for the said offence. He sentenced the accused to undergo one year's rigorous imprisonment nay a fine of Rs. 1000/- and in default of payment of fine, he was further directed to undergo one month's additional imprisonment.
(3.) On perusal of contents of concurrent judgments of courts below, it is found that a country-made pistol was recovered from the possession of revisionist wherefor he could not show any licence. Prosecution witnesses have proved the case to the hilt and there is no contradiction, incongruity or discrepancy in the statement of witnesses and prosecution witnesses have proved the recovery against revisionist.;


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