PAWAN KUMAR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-3-116
HIGH COURT OF UTTARAKHAND
Decided on March 06,2013

PAWAN KUMAR Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard learned counsel for the revisionist, learned counsel representing the State and perused the papers on record.
(2.) Upon a complaint filed by Vijendra Kumar, father of the deceased, an FIR as regards offence punishable under Section 302 IPC against Kamlesh, Alok and Ravi was registered in PS Kankhal, District Haridwar on 13.10.2012.
(3.) The sum and substance of the FIR is that the accused persons had a quarrel with the wife and daughter of the informant. Accused persons allegedly misbehaved with the wife and daughter of Vijendra Kumar (informant). In the evening of 13.03.2012, Kumari Nisha /victim went to respond to the call of nature, but did not return. Later on, the dead body of the victim was found lying in a field. Charge sheet against Pawan (accused- revisionist) was submitted on 28.03.2012 in respect of offence punishable under Section 302 IPC. An application for seeking bail was moved on behalf of the accusedrevisionist Pawan Kumar. The Juvenile Justice Board vide order dated 29.10.2012 dismissed the bail application of Pawan Kumar. Aggrieved against the said order, an appeal was preferred before the learned Sessions Judge, Haridwar, who too dismissed the appeal and affirmed the order passed by the Juvenile Justice Board vide order dated 20.11.2012.;


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