ANUPAM GUPTA, S/O VIJAY PAL GUPTA Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-8-83
HIGH COURT OF UTTARAKHAND
Decided on August 06,2012

Anupam Gupta, S/O Vijay Pal Gupta Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) This revision is directed against judgment and order dated 19.06.2012, passed by Additional Sessions Judge/1 st Fast Track Court, Roorkee, in Criminal Appeal No. 199 of 2011, whereby said court has dismissed the criminal appeal and affirmed the conviction and sentence recorded by the trial court (Additional Chief Judicial Magistrate, Roorkee), in Criminal Case No. 983 of 2011, under Section 138 of Negotiable Instruments Act, 1881.
(3.) On the last date i.e. 25.07.2012, the parties to the criminal complaint namely Anupam Gupta and Balesh Kumar were present in person in the Court along with their counsel and they moved an application stating that parties have entered into the compromise and the complainant does not want to prosecute the revisionist.;


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