DASHRATH PANT Vs. STATE OF UTTARKHAND
LAWS(UTN)-2012-8-20
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on August 13,2012

Dashrath Pant Appellant
VERSUS
State Of Uttarkhand Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition, moved under Section 482 Cr.P.C., the petitioner has challenged the order dated 29.05.2010 passed by Addl. Judicial Magistrate, Rishikesh, District-Dehradun in Criminal Compliant Case No. 291 of 2010, Gauri Shankar Vs. Dashrath Pant and another, relating to offence punishable under Section 211 of I.P.C.
(3.) Brief facts of the case are that on 05.02.2001 petitioner no. 1 Dashrath Pant, lodged the First Information Report at Police Station Rishikesh, against the respondent no. 2 Gauri Shankar, relating to offences punishable under Section 452, 323, 354 and 506 of I.P.C, which was registered as Crime No. 591 of 2001. After investigation, police submitted chargesheet in said case against the respondent no. 2 Gauri Shankar, for his trial in respect of offences punishable under Section 323, 354, 452, 504 and 506 of I.P.C. After framing of the charge prosecution evidence was adduced and same was put to the accused Gauri Shankar and after hearing the parties, it was found that the prosecution failed to prove the charge beyond reasonable doubt against Garui Shankar (respondent no. 2). Accordingly, he was acquitted from the charge of the offences punishable under Section 452, 323, 354, 504 and 506 of I.P.C. by Civil Judge/Addl. Judicial Magistrate, Rishikesh vide his order dated 13.08.2009, in Criminal Case no. 1181 of 2009. The said order got affirmed vide order dated 30.03.2012 passed by Addl. Sessions Judge/ VIII th Fast Track Court, Dehradun in Criminal Appeal No. 24 of 2011.;


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