HARISH SINGH BISHT Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2012-8-71
HIGH COURT OF UTTARAKHAND
Decided on August 29,2012

HARISH SINGH BISHT Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

U.C. Dhyani, J. - (1.) In the instant case, the complainant Ganesh Chandra Andola gave a written complaint to Patwari, Patwari Circle, Ghigartola, Tehsil and District Bageshwar on 01.12.2005, at 11:45 A.M., alleging that when he went to Dhapoli, he came to know that his brother Khyali Charan, village pradhan, was killed by appellant Harish Singh Bisht.
(2.) The occurrence took place sometimes in the evening of 30.11.2005, and on the basis of written report, chick FIR was lodged on 01.12.2005 at 11:45 A.M. The distance between the village where the occurrence took place and the Patwari Chowki Ghigartola, Tehsil and District Bageshwar was four kilometers and, hence there appears to be no delay in lodging the first information report. The appellant was arrested on the same day i.e. 01.12.2005 and inquest report was also prepared on the self same date.
(3.) On the basis of said information, Patti Patwari started investigation of the case. Later, the investigation was transferred to regular police. After completion of investigation, a charge sheet was submitted against the appellant for the offence punishable under Section 302 of IPC.;


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