PUSHPA BHATT & ANOTHER Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-9-207
HIGH COURT OF UTTARAKHAND
Decided on September 28,2012

Pushpa Bhatt And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Having heard learned Counsel for the accused applicants and learned AGA for the State, it appears that the chargesheet has been submitted against the applicants, who are husband and wife. Both the applicants are police officials. The matter was investigated by the police officers of the rank of Deputy Superintendent of Police, namely, Ms. Aruna Bharti, Circle Officer, Nainital and thereafter by Mr. R. S. Jayant, Deputy Superintendent of Police. Subsequently, they have been chargesheeted for the offences under Section 420, 467, 120B IPC. Charges were, accordingly, framed by the Chief Judicial Magistrate, Almora on 13.12.2011.
(2.) Feeling aggrieved, accused applicants preferred revision in the court of Additional Sessions Judge, Almora which was dismissed on 19.7.2012. Hence, this petition has been filed by both the police officials.
(3.) In nutshell, the allegation on the accused applicants is that they made interpolation in the passbook of Government Provident Fund, which came in their possession for sometime. Subscription of Mahendra Pal Singh @ Rs. 500/- per month was being regularly deducted from his salary and the endorsement of the same was duly made by the Accountant of the police department. At some point of time when the said GPF passbook came in their possession, this amount of Rs. 500/- was enhanced to the tune of Rs. 1500/- per month by putting the numeral '1' before 500/-. Thereafter money was also withdrawn from the Government treasury on the basis of thus enhanced subscription which was done by interpolation.;


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