BHIM SINGH S/O MOHAN SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-3-113
HIGH COURT OF UTTARAKHAND
Decided on March 04,2013

Bhim Singh S/O Mohan Singh Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Since in this case the appellant was not being represented by any counsel at the time of final hearing, this Court vide order dated 21.02.2013 appointed Mr. Ganga Singh Negi, Advocate as Amicus Curiae for the appellant who has assisted the Court. He was given paper book and time to prepare the matter.
(2.) Heard Mr. Ganga Singh Negi, Amicus Curiae for the appellant and Mr. Suhail Siddiqui, A.G.A. with Mrs. Meena Bohara, Brief Holder for the State.
(3.) The present appeal arises out of the judgment and order dated 21.10.2003 passed by the Additional Sessions Judge, District Pauri Garhwal in Sessions Trial No.4/1999, whereby the appellant / accused was convicted under Section 376 I.P.C. and sentenced him to undergo rigorous imprisonment for seven years and to pay fine of Rs.10,000/-. In case, the fine imposed upon the appellant /accused is deposited, the half of the same shall be paid to the victim. In default of payment of fine, the appellant shall further undergo rigorous imprisonment for two years. The appellant /accused was also convicted under Section 506 I.P.C. and sentenced to undergo rigorous imprisonment of one year.;


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