RAMESH CHANDRA KASHYAP, S/O BADRI PRASAD Vs. STATE OF UTTARANCHAL AND ORS
LAWS(UTN)-2013-3-136
HIGH COURT OF UTTARAKHAND
Decided on March 08,2013

Ramesh Chandra Kashyap, S/O Badri Prasad Appellant
VERSUS
State Of Uttaranchal And Ors Respondents

JUDGEMENT

- (1.) This appeal was filed by the complainant against the order of acquittal, recorded by learned Additional Chief Judicial Magistrate, Kashipur, in Criminal Complaint Case No. 832 of 2006, whereby said court has acquitted the accused/respondents Manjeet, Arvind, Tika Ram and Chandra Bhoj from the charge of offence punishable under Section 420 of I.P.C.
(2.) The perusal of the record of this appeal shows that the appellant/complainant was not present even on the day, when his appeal was admitted by this Court on 04.05.2010.
(3.) Lower court record was summoned by this Court, which has been received.;


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