ABHYA SWAROOP SAXENA Vs. BALDEV LAL GOYAL S/O SRI MOTIRAM GOYAL
LAWS(UTN)-2012-9-178
HIGH COURT OF UTTARAKHAND
Decided on September 18,2012

Abhya Swaroop Saxena Appellant
VERSUS
Baldev Lal Goyal S/O Sri Motiram Goyal Respondents

JUDGEMENT

- (1.) Heard.
(2.) This appeal, preferred under section 378 of Code of Criminal Procedure, 1973, is directed against the judgment and order dated 14.05.2012, passed by Judicial Magistrate, Kashipur, in criminal complaint case no. 1310 of 2008, whereby said court has acquitted the accused/respondent Baldev Krishna Goyal from the charge of offence punishable under section 500 IPC.
(3.) From the perusal of the impugned judgment it appears that the complainant/ appellant Abhay Swaroop Saxena was a Law Clerk, and later on promoted as Law Officer with Bazpur Co-operative Sugar Factory. In the same organization, the accused/respondent Baldev Krishna Goyal was electrician. It appears that accused/respondent got filed Industrial Dispute no. 14/81, before Industrial Tribunal, Lucknow. In the year 2005, a news item was published in daily newspaper 'Dainik Jagran' at page 11 wherein it was stated that the post of Law Officer was not sanctioned, and still Mr. Saxena (complainant/appellant) has held said post who is indulging in illegal activities, and it was demanded that he should be transferred from Law Department to Personnel Department of the organization.;


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