MOHD SUFIYAN S/O NASIM Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-7-110
HIGH COURT OF UTTARAKHAND
Decided on July 06,2012

Mohd Sufiyan S/O Nasim Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) This revision is directed against the order dated 23.06.2012, passed by the trial court (Additional Sessions Judge/1 st Fast Track Court, Roorkee), in Sessions Trial No. 59 of 2010, State Vs. Mohd. Hanif and others, where by said court has rejected the application 62B declining to frame the charge of offence punishable under Section 326 of I.P.C.
(3.) It appears that in respect of the incident dated 13.10.2007, cross First Information Reports were lodged by the parties against each other. In the case in which, the revisionist Mohd. Sufiyan is the complainant and injured, the trial court has framed charge in respect of offences punishable under Section 323, 324, 325, 504, 506 of I.P.C., but the revisionist moved an application before the trial court for framing the charge in respect of offence punishable under Section 326 of I.P.C. The trial court has declined the said request.;


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