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Anzari vs Mr.Prasad Mathew on 27 April, 2007

Kerala High Court
Anzari vs Mr.Prasad Mathew on 27 April, 2007
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Crl Rev Pet No. 1819 of 2007()


1. ANZARI, S/O.AMEER HAMSA,
                      ...  Petitioner

                        Vs



1. MR.PRASAD MATHEW, PEACE MARK,
                       ...       Respondent

2. STATE OF KERALA REPRESENTED BY THE

                For Petitioner  :SRI.B.MOHANLAL

                For Respondent  : No Appearance

The Hon'ble MR. Justice K.R.UDAYABHANU

 Dated :27/04/2007

 O R D E R
                             K.R. UDAYABHANU, J

                =================================

                       CRL. R.P. NO.  1819  OF 2007

                =================================

                   Dated this the 27th day of April 2007


                                     O R D E R

The revision petitioner stands convicted for the offence under

Section 138 of the Negotiable Instruments Act and sentenced to

undergo simple imprisonment for three months and to pay a

compensation of Rs.85,000/- to PW1 vide section 357(3) Cr.P.C and in

default to undergo simple imprisonment for two weeks.

2. The counsel for the revision petitioner has only sought for

modification of sentence and for time to pay the amount of

compensation. In the circumstances, sentence is modified to

imprisonment till the rising of the court. The rest of the sentence is

confirmed. The revision petitioner is granted four months time from

today onwards to pay the amount of compensation. The revision

petitioner shall appear before Judicial First Class Magistrate-I, Kollam

on 24.8.2007 to receive sentence.

The Crl. R.P is disposed of accordingly.

K.R. UDAYABHANU, JUDGE.

RV

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