LALIT PANT @ LALIT KUMAR PANT Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2013-4-137
HIGH COURT OF UTTARAKHAND
Decided on April 27,2013

Lalit Pant @ Lalit Kumar Pant Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

- (1.) This criminal revision has been filed by the revisionist against the judgment and order dated 19.9.2005 passed by the learned Sessions Judge, Pithoragarh, whereby the learned Sessions Judge has confirmed the judgment and order dated 25.11.2004 passed by learned Special Judicial Magistrate, Pithoragarh convicting the revisionist under Section 506 IPC and thereby imposing a fine of Rs. 500/- upon him. Aggrieved, the revisionist has filed the present revision before this Court.
(2.) The brief facts, as per the First Information Report, are that on 21.12.1998 at about 5.00 PM the present revisionist, who is claiming himself to be a representative of a contractor, namely, Gopal Singh Matiyani came to the office of "Nagar Palika Parishad" and demanded payment for the contractor and threatened Executive Officer of the "Nagar Palika Parishad" stating that in case the said amount was not paid, he would kill him.
(3.) The prosecution in order to support its case produced as many as four witnesses.;


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