SUSHIL TYAGI Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-4-139
HIGH COURT OF UTTARAKHAND
Decided on April 27,2013

Sushil Tyagi Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) By means of present Criminal Revision, the convict/revisionist Sushil Tyagi has challenged the impugned judgment and order dated 11.09.2012 passed by the learned IIIrd Additional Sessions Judge, Haridwar in Criminal Appeal No.181 of 2011, whereby the Criminal Appeal preferred on his behalf was partly allowed and largely dismissed, and the order dated 22.10.2011 passed by the learned Trial Court in Criminal Case No.5090 of 2010 was largely affirmed.
(2.) The learned Chief Judicial Magistrate, Haridwar, vide order dated 22.10.2011, convicted the accused on seven counts, viz., (a) under Section 406 of I.P.C., whereby he was sentenced to undergo imprisonment for one year and was awarded a fine of Rs. 1,000/-; (b) under Section 419 of I.P.C., whereby he was sentenced to undergo imprisonment for three years and was also awarded a fine of Rs. 3,000/-; (c) under Section 420 of I.P.C., whereby he was sentenced to undergo imprisonment for a period of three years and also awarded fine of Rs. 3,000/-; (d) under Section 467 of I.P.C., whereby he was sentenced to undergo imprisonment for a period of five years and was also awarded a fine of Rs. 5,000/-; (e) under Section 468 of I.P.C., whereby he was sentenced to undergo imprisonment for a period of three years and was also awarded a fine of Rs. 3,000/- (f) under Section 471 of I.P.C., whereby he was sentenced to undergo imprisonment for a period of three years and was also awarded a fine of Rs. 3,000/- and (g) under Section 506 of I.P.C., whereby he was sentenced to undergo imprisonment for a period of one year and was also awarded a fine of Rs. 1,000/-.
(3.) The convict/revisionist preferred Criminal Appeal before the Sessions Court, which was decided by the IIIrd Additional Sessions Judge, Haridwar vide judgment and order dated 11.09.2012. The said appeal was allowed in part. Whereas his conviction and sentence in respect of offences punishable under Sections 419, 420, 467, 468 and 471 of I.P.C. was affirmed, Sushil Tyagi's conviction in respect of offence punishable under Sections 406 and 506 of I.P.C. was set aside. Aggrieved against the said order, present Criminal Revision has been preferred by the revisionist.;


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