AMIT RAJ Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-1-39
HIGH COURT OF UTTARAKHAND
Decided on January 04,2013

AMIT RAJ Appellant
VERSUS
State of Uttarakhand and Anr. Respondents

JUDGEMENT

Servesh Kumar Gupta, J. - (1.) MR . Vipul Sharma, Advocate, for the revisionist. Mr. P.S. Danu, Brief Holder for the State/respondent No. 1.
(2.) MRS . Pushpa Joshi, Sr. Adv. assisted by Mr. Saurav Adhikari, Advocate, for the private respondent No. 2. Having heard learned counsel for the parties, it appears that a S.T. No. 54 of 2006 was on going in the court of Sessions Judge, Nainital. All the witnesses, including the Investigating Officer, had been examined. The incident relates back to the year 2005 pertaining to crime No. 8077 of 2005 u/s. 302/307 IPC. The matter was investigated by Sub Inspector Chandra Mohan and later on by Station Officer R.C. Makholia. At the relevant time, he was posted at Nainital who at the time of deposition in the Court, was posted in Almora.
(3.) DURING deposition, he made the statement in his examination -in -chief that on 17.10.2005 he went to prison Almora for recording the statement of accused/revisionist Amit Raj where the culprit confessed his guilt.;


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