MANGAL SINGH Vs. STATE OF U P ; RANJEET SINGH; BHOPAL SINGH
LAWS(UTN)-2012-12-162
HIGH COURT OF UTTARAKHAND
Decided on December 31,2012

MANGAL SINGH Appellant
VERSUS
State Of U P ; Ranjeet Singh; Bhopal Singh Respondents

JUDGEMENT

- (1.) This appeal, preferred under Section 378 (4) of Code of Criminal Procedure, 1973, is directed against judgment and order dated 23.10.1999, passed by Judicial Magistrate,1 st Class, Pauri Garhwal, in Criminal Complaint Case No. 13 of 1999, whereby said court has acquitted accused/appellant No.2 Ranjeet Singh (since died) and accused/appellant No.3 Bhopal Singh from the charge of offences punishable under Section 447, 504 and 506 of I.P.C.
(2.) Heard learned counsel for the appellant, learned counsel for the State, and learned Amicus Curaie for the accused/respondent No.3 Bhopal Singh and perused the lower court record.
(3.) Prosecution story, in brief, is that complainant is resident of Village Dhuroli, Patti Maniyarsyun, District Pauri Garhwal. It is pleaded by him that he was in possession of the land in dispute, situated in Village Dhuroli. It is alleged by the complainant that the landed property situated in Dhuroli was partitioned on 26.05.1998 by the Patwari and Kanoongo of the area, Amin also surveyed the land, but accused/respondent No.2 Ranjeet Singh and respondent No.3 Bhopal Singh hurled abuses at the complainant, threatened him of dire consequences and committed criminal trespass over the land of Khasra Khata No. 3/1 of Plot No. 6027, measuring 8 Mutthi on 03.10.1998.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.