KRISHNA KUMAR MEHTA Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-9-42
HIGH COURT OF UTTARAKHAND
Decided on September 03,2013

Krishna Kumar Mehta Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Proceedings under Section 145 Cr.P.C., being Case No. 09 of 2002, State Vs. Anil Chaddha and others, was pending disposal in the Court of City Magistrate Haridwar. However, vide order dated 25.08.2009, learned District Magistrate, Haridwar was pleased to transfer the case from the Court of City Magistrate, Haridwar to the Court of Addl. City Magistrate Haridwar. As per the ordersheet dated 25.09.2009, record was received in the Court of Addl. City Magistrate, Haridwar in compliance of the order dated 25.08.2009, passed by the District Magistrate Haridwar and case was re-numbered as 09 of 2009.
(2.) From the perusal of the ordersheet, I find that order dated 25.09.2009 does not contain signature of the Presiding Officer likewise order dated 09.10.2009 also does not contain signature of the Presiding Officer.
(3.) Thereafter, stamp was affixed on the ordersheet adjourning the case. It does not contain signature of either of the Reader or of the Presiding Officer. Again on 06.11.2009 ordersheet reads as under :- "File produced. Opposite party is absent. Anil Chaddha is present alongwith his counsel. Let file be produced on 16.11.2009 for hearing.";


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