ASHA DEVI Vs. STATE OF UTTARANCHAL AND OTHERS
LAWS(UTN)-2013-8-71
HIGH COURT OF UTTARAKHAND
Decided on August 01,2013

ASHA DEVI Appellant
VERSUS
State of Uttaranchal and others Respondents

JUDGEMENT

- (1.) On A First Information Report Lodged By The Informant-Revisionist Asha Devi Against Accused Persons, Viz. Harischandra Pande, Pooran Chandra Pande, Smt. Rama Pande, Sanjay And Vijay Tiwari, For The Offences Punishable Under Sections 498-A, 506 Ipc And Dowry Prohibition Act, The Investigation Started. After The Investigation, A Charge-Sheet Was Filed Against The Accused Persons For The Selfsame Offences. Accused Persons Were Summoned To Face The Trial. Charges For The Selfsame Offences Were Framed Against Them, To Which They Pleaded Not Guilty And Claimed Trial.
(2.) Pw 1 Heera Ballabh, Pw 2 Asha Devi, Pw 3 Smt. Deepa Joshi, Pw 4 Ganesh Kandpal, Pw 5 C.P.Tiwari, Pw 6 Dinesh Tiwari, Pw 7 Smt. Ram Kandpal, Pw 8 Si Pushpa Bisht And Pw 9 Si Parvej Miya Were Examined On Behalf Of The Prosecution. Incriminating Evidence Was Put To The Accused Persons Under Section 313 Cr.P.C., In Which They Said That They Were Falsely Implicated In The Case. Dw 1 Harischandra Was Examined In Defence. After Considering The Evidence On Record, Accused Persons Were Exonerated Of The Charge Framed Against Them, Vide Judgment And Order Dated 03.01.2005. Aggrieved Against The Impugned Judgment And Order Of Acquittal, Present Criminal Revision Was Preferred By The Informantrevisionist.
(3.) Learned Counsel For The Revisionist Submitted At The Very Outset That There Was No Cogent Evidence Against The Accused Persons, Namely, Pooran Chandra Pande, Smt. Rama Pande, Sanjay And Vijay Tiwari. Criminal Revision Is, Therefore, Dismissed As Against Pooran Chandra Pande, Smt. Rama Pande, Sanjay And Vijay Tiwari.;


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