RAJESH KUMAR SURI Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-7-200
HIGH COURT OF UTTARAKHAND
Decided on July 25,2013

Rajesh Kumar Suri Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Since none is present for the revisionist, even in the revised call, therefore, this Court proceeds to decide the Criminal Revision with the assistance of Mr. M.A.Khan, learned Additional Government Advocate.
(2.) Sessions Trial no. 25 of 2012, State vs. Sudheer and others, in relation to the offences punishable under Sections 147, 504 and 427 IPC is pending in the Court of Sessions Judge, Tehri Garhwal. The informant /complainant moved an application for framing of additional charge (s) against the accused persons, in respect of offences punishable under Sections 120-B, 506, 392, 457, 307 and 201 IPC. The said application was dismissed by the learned Sessions Judge, Tehri Garhwal, vide impugned order dated 18.05.2013.
(3.) On the application moved by the complainant/informant, the criminal law was set into motion, which culminated in filing of charge-sheet against the accused persons for the offences punishable under Sections 147, 504 and 427 IPC. The complainant desired additional charges to be framed against them, which prayer was not acceded to by the learned Sessions Judge.;


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