IIFAM HUSSAIN Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-4-6
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on April 04,2013

Iifam Hussain Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Having found the grounds for delay in filing the revision sufficient, Delay Condonation Application No. 419 of 2013 is allowed. Delay in filing the criminal revision is condoned.
(2.) On the charge sheet submitted by the police of Sahaspur, District Dehradun, accused Ilfam Hussain was tried for the offences punishable under Sections 279, 338, 427 and 304A of IPC. Learned Addl. Chief Judicial Magistrate I, Dehradun, vide order dated 30th August 2006, convicted Ilfam Hussain for the offences proved against him and was sentenced according to law.
(3.) Aggrieved against the said order, criminal appeal no. 43 of 2006, Ilfam Hussain vs. State of Uttarakhand was preferred before the Sessions Judge at Dehradun, which was transferred to Addl. Sessions Judge, Vikasnagar, Dehradun for disposal according to law. On 26.11.2012, when the criminal appeal was listed for hearing, none appeared on behalf of appellant and the same was dismissed by learned Addl. Sessions Judge vide order dated 26.11.2012. Such an order is being assailed by the appellant in this criminal revision.;


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