VIJAY SINGH S/O SHRI PREM SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-8-1
HIGH COURT OF UTTARAKHAND
Decided on August 08,2012

VIJAY SINGH S/O SHRI PREM SINGH Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

C.PANT,J. - (1.) THIS revision is directed against the judgment and order dated 07.07.2012 passed by the Addl. Sessions Judge, Tehri Garhwal in Criminal Appeal no. 40 of 2011, whereby said court is dismissed the appeal and affirmed the judgement and order dated 27.08.2011 passed by the Civil Judge (Senior Division)/Addl. Chief Judicial Magistrate, Tehri Garhwal, in Criminal Case no. 57 of 2007. The trial court had convicted the present revisionists namely Vijay Singh, Ram Kunwar and Raj Kumar, under Section 51 of the Wildlife Protection Act, 1972 and sentenced each one of them to rigorous imprisonment for a period of three years and directed them to pay a fine of Rs. 10,000/.
(2.) ADMIT the revision. Summon the lower court record. Having heard learned counsel for the revisionists and learned counsel for the State, as an interim measure, it is directed that revisionist namely Vijay Singh, Ram Kunwar and Raj Kumar shall be released on bail, on executing personal bond by each of one of them, and furnishing two sureties for each one of them, each of the like amount to the satisfaction of Civil Judge Junior Division/Addl. Chief Judicial Magistrate, Tehri Garhwal. (Misc. Appliction No. 830 of 2012 also stands disposed of)
(3.) LIST after lower court record is received.;


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