RAGHUVEER SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-6-131
HIGH COURT OF UTTARAKHAND
Decided on June 11,2013

RAGHUVEER SINGH Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Present appeal is filed against the order dated 26.08.2010 passed by Additional Sessions Judge, Haridwar whereby learned trial court was pleased to forfeit the sureties bonds submitted by the present appellant.
(2.) One Chhaila Singh, son of Khub Chand was held guilty and sentenced to undergo imprisonment for life under Section 302 IPC and to further undergo 3 years imprisonment under Section 201 IPC vide judgment and order dated 08.01.1997 passed by Second Additional Sessions Judge, Haridwar in Sessions Trial No. 217 of 1996.
(3.) Feeling aggrieved, Chhaila Singh preferred a criminal appeal no. 634 of 2001 before this Court, which was dismissed by Division Bench of this Court vide judgment dated 10.03.2010 upholding the sentence awarded by the trial court.;


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