STATE OF UTTARANCHAL Vs. J P CHAHAR AND OTHERS
LAWS(UTN)-2013-7-124
HIGH COURT OF UTTARAKHAND
Decided on July 08,2013

STATE OF UTTARANCHAL Appellant
VERSUS
J P Chahar And Others Respondents

JUDGEMENT

- (1.) Accused persons namely, J.P. Chahar, Sadhana Chaudhary and Devendra Singh faced a trial in respect of offences punishable under Sections 323, 332 of 504 of IPC, upon submission of charge-sheet against them, pursuant to lodging of FIR, registered as case crime no. 884 of 1996.
(2.) Prosecution story is that on 20.08.1996, at 02:00 P.M., when the informant came to her duty in Government Women's Hospital, Haridwar, accused J.P. Chahar abused and misbehaved with her. When the informant requested the accused not to do so, he dragged and assaulted her. J.P. Chahar called his wife and brother, who also assaulted the informant. Some people intervened and saved the informant, who was taken to hospital.
(3.) After the investigation, charge-sheet against the accused persons for the offences punishable under Sections 323, 332 and 504 of IPC was submitted. Accused persons were summoned to face the trial. Charge for the selfsame offences was framed against the accused persons, to which they pleaded not guilty and claimed trial. PW1 Indresh Bala Thakur, PW2 Yasoda Kamlaxi, PW3 Dr. P.K. Bhatnagar and PW4 Satish Kumar were examined on behalf of the prosecution. Incriminating evidence was put to the accused persons under Section 313 of Cr.P.C., to which they said that they were falsely implicated in the case. No evidence was given in defence.;


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