HARSH SINGH Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-11-84
HIGH COURT OF UTTARAKHAND
Decided on November 21,2012

Harsh Singh Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Heard learned Senior Counsel for the applicant and learned AGA for the State. Also perused the papers on record.
(2.) It appears that applicant Harsh Singh was a Contractor, whose responsibility was to transport a number of eatable items like wheat of different qualities, rice of different qualities and sugar from the centre Bharari to Baghar (both are in district Bageshwar). Between the period 23.7.2011 to 17.11.2011, he received aforestated eatable items of control rate in different quantities for transportation, but instead of delivering the same at the scheduled destination Baghar, he embezzled a major chunk of those items for his own benefit. The matter was reported by the District Supply Officer to the Collector of the district mentioning the quantity of different items which did not reach to their destination Baghar and were allegedly misappropriated by the Contractor Harsh Singh. This way accused applicant Harsh Singh grabbed 257.14 quintals of different aforementioned items.
(3.) An FIR was lodged against Harsh Singh. Investigation resulted into submission of chargesheet against him for the offences under Section 406, 409 and 420 IPC and 3/7 of the Essential Commodities Act. Subsequently, trial commenced and the same is pending before the Court of Chief Judicial Magistrate, Bageshwar.;


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