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Omanakuttan vs Dalmy.E on 30 June, 2008

Kerala High Court
Omanakuttan vs Dalmy.E on 30 June, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Crl.Rev.Pet.No. 2154 of 2008()



1. OMANAKUTTAN
                      ...  Petitioner

                        Vs

1. DALMY.E
                       ...       Respondent

                For Petitioner  :SRI.R.ARUN RAJ

                For Respondent  :SRI.R.KRISHNAKUMAR

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :30/06/2008

 O R D E R
                        V. RAMKUMAR, J.
                =====================
                     Crl.R.P. No. 2154 of 2008
                =====================
             Dated this the 30th day of June, 2008.

                                ORDER

The accused in C.C. No. 696 of 2002 on the file of the

Judicial First Class Magistrate-I, Punalur for an offence punishable

under Section 138 of the Negotiable Instruments Act, 1881,

challenges the conviction entered and the sentence passed

against him concurrently by the courts below.

2. Pending this revision, the parties have settled the

matter. Crl.M.A.No. 6540 of 2008 has been filed under Section

147 of the Negotiable Instruments Act, 1881 seeking permission

to record the composition entered into between the revision

petitioner and the complainant. The said petition has been

signed by both the revision petitioner as well as the complainant

and their respective counsels. In the light of this development,

the aforementioned composition is recorded and it will have the

effect of an acquittal of the revision petitioner within the

meaning of Sec. 320 (8) Cr.P.C.

This Crl. R.P. is disposed of as above.

Dated this the 30th day of June, 2008.

V. RAMKUMAR,JUDGE.

rv

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