SHYAM LAL YADAV AND OTHERS Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-11-74
HIGH COURT OF UTTARAKHAND
Decided on November 16,2013

Shyam Lal Yadav And Others Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) PW1 Harish Chandra wrote a complaint (Ex.Ka-1) to S.O., Bazpur against 4 accused persons, namely, Shyam Lal Yadav, Ramayan Yadav, Amar Pandey and Prithvi on 18.11.1994, which was registered as case crime no.245/1994 under Sections 325, 323, 504 IPC and Section 3(8) of the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989. The incident allegedly took place on 18.11.1994 at 10:00 PM and the same was reported at Police Station Bazpur on 20.11.1994 at 3:15 PM.
(2.) Investigation began on the basis of said first information report. After investigation of the case, a charge-sheet was submitted against the accused persons for the selfsame offences.
(3.) The case was committed to the Special Judge. When the trial began and prosecution opened it s case, charges against the accused persons, namely, Shyam Lal Yadav, Ramayan Yadav, Amar Pandey and Prithvi were framed for the offences punishable under Sections 325, 323, 504 IPC & Section 3(1)(x) of the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989, to which they pleaded not guilty and claimed trial.;


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