SHIV RATAN KUMAR Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-10-109
HIGH COURT OF UTTARAKHAND
Decided on October 28,2013

Shiv Ratan Kumar Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Since both these criminal appeals arise out of the same criminal complaint case, therefore, they are being decided by this common judgment for the sake of brevity and convenience.
(2.) Complainant Shiv Ratan Kumar filed a criminal complaint case against accused persons, namely, Ramesh Chandra and Subhash Chandra for the offences punishable under Sections 352, 504 & 506 IPC. After the statements under Sections 200 & 202 Cr.P.C., accused persons were summoned to face the trial for the offences complained of against them. They appeared before the Additional Chief Judicial Magistrate, Kashipur. Charges for the offences punishable under Sections 352, 504 & 506 (2) IPC was framed against the accused persons on 08.12.1998. They pleaded not guilty to the charges and claimed trial.
(3.) Pw1 Shiv Ratan Kumar, PW2 Hari Om Kumar, PW3 Vijay Kumar, PW4 Rajendra Kumar and PW5 Constable Vikram Singh were examined on behalf of the complainant. After the completion of complainant's evidence, statements of the accused persons were recorded under Section 313 Cr.P.C. in which they said that the witnesses have given false evidence. No evidence was given in defence.;


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