ANIL KUMAR SAXENA S/O BISHAN SWARUP SAXENA AND ORS Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-5-102
HIGH COURT OF UTTARAKHAND
Decided on May 09,2012

Anil Kumar Saxena S/O Bishan Swarup Saxena And Ors Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this writ petition moved under Article 226 of constitution of India the petitioner has challenged the order dated 23.04.2012, passed by Sessions Judge, Rudrapur, in Criminal Revision No. 82 of 2012, whereby said court has dismissed the revision and affirmed the order dated 27.03.2012, passed by the Additional Chief Judicial Magistrate, Kashipur.
(3.) Brief facts of the case are that a crime no. 136 of 1993, was registered at Police Station Jaspur, relating to offences punishable under section 420, 467, 468, 471 IPC, against the petitioner that he got a forged experience certificate and used it for obtaining promotion. After investigation, charge sheet was filed. The trial is pending for last nineteen years. While rejecting the application of the petitioner learned trial court has observed in his order that as many as ten dates were fixed for cross-examination of P.W.1 but the petitioner who is an accused made every effort to delay the trial, and examination of P.W.1 was closed. Thereafter, P.W. 2 a General Manager of the employer corporation, is appearing on the dates fixed for his examination but the petitioner is delaying the trial by moving one after another application. It is also observed by the trial court that the application for summoning the particular document at this stage by the accused is nothing but part of delaying tactics he is playing for last several years.;


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