AMAN DEEP KAUR Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-11-89
HIGH COURT OF UTTARAKHAND
Decided on November 21,2013

Aman Deep Kaur Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) An application was moved on behalf of Aman Deep Kaur and her brother Avtar Singh in the Court of Additional Chief Judicial Magistrate, Rishikesh. Aman Deep Kaur's application was rejected by learned Magistrate vide order dated 20.02.2013. Aggrieved against the same, a criminal appeal was filed, which was dismissed by learned 1st Additional Sessions Judge, Rishikesh vide order dated 23.04.2013. Still aggrieved against the same, present Criminal Revision was moved on her behalf before this Court.
(2.) When hearing of present criminal revision was underway, this Court, vide order dated 08.07.2013 issued notice to the revisionist under Section 340 Cr.P.C. read with Section 195 Cr.P.C. as to why criminal proceedings be not initiated against her or her Advocate who produced bogus, manufactured and fabricated document on record. The background behind issuance of such notice was that Aman Deep Kaur indicated two different dates of birth of her on different occasions. According to the mark-sheet of Government Girls Inter College, Kashipur, Udham Singh Nagar, her date of birth was 03.04.1990, whereas according to the school leaving certificate of Gyan Pragati Public Junior High School, Kashipur, Udham Singh Nagar, her date of birth was 03.04.1996.
(3.) Learned counsel for the respondent no. 2 again brought to the notice of this Court today that Aman Deep Kaur disclosed her date of birth to be 03.04.1996 in the S.L.P which was preferred on 12.05.2012 before Hon'ble Supreme Court.;


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