STATE OF UTTARAKHAND Vs. BALJEET AND OTHERS
LAWS(UTN)-2013-10-93
HIGH COURT OF UTTARAKHAND
Decided on October 22,2013

STATE OF UTTARAKHAND Appellant
VERSUS
Baljeet And Others Respondents

JUDGEMENT

- (1.) Pw1 S. K. Sharma wrote a complaint (Ex.Ka-1) to the Chowki Incharge, Vasant Vihar, District Dehradun on 31.07.1997, which was registered as case crime no.65/1997 under Section 342 IPC.
(2.) Investigation began on the basis of said first information report. After investigation of the case, a charge-sheet (Ex.Ka-5) was submitted against the accused-respondents for the offences punishable under Sections 366 & 342 IPC. The case was committed to the Court of Sessions. When the trial began and prosecution opened it's case, charges against accused-respondents were framed for the offences punishable under Sections 363, 366 & 342 IPC. Accused-respondents pleaded not guilty to the charges and claimed trial.
(3.) Pw1 S. K. Sharma (father of victim), PW2 Smt. Ruckmani Devi (mother of victim), PW3 Laxmi Sharma (sister of victim), PW4 Reena Sharma (victim), PW5 S.I. B.P. Singh (Investigating Officer) and PW6 Head Constable Dayanand Pokhriyal (formal witness) were examined on behalf of the prosecution. Incriminating evidence was put to the accused persons under Section 313 Cr.P.C., in reply to which they said that they were falsely implicated in the case. DW1 Raja Ram was examined in defence.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.