SATPAL VERMA AND ANOTHER Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-3-150
HIGH COURT OF UTTARAKHAND
Decided on March 12,2013

Satpal Verma And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) By means of this petition moved under Section 482 Cr. P.C., the applicants/petitioners Satpal Verma and Keshav Lal seek to set aside impugned order dated 22.01.2013 passed by Additional Sessions Judge/Special Judge (EC ACT), Dehradun in criminal appeal No. 51 of 2012 captioned as Satpal Verma and another vs. State of Uttarakhand and another and have further prayed that the aforesaid criminal appeal filed by the petitioners be directed to be restored/readmitted to its original number along with interim order dated 28.05.2012.
(2.) A criminal complaint was filed against the applicants by respondent no. 2 as regards offence punishable under Section 138 Negotiable Instrument Act. After the trial, the applicants /petitioners were convicted with respect to such offence. Aggrieved against the said order, the applicants /petitioners preferred an appeal in the Court of Sessions.
(3.) When the criminal appeal was listed for hearing on 22.01.2013, none appeared for the appellants and, therefore, the appeal was dismissed for non-prosecution by the learned Additional Sessions Judge, Dehradun. Aggrieved against the said order, the applicants have approached this Court under Section 482 Cr.P.C.;


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