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Amar NaraIn Mathur Vs. the State of Rajasthan - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtRajasthan High Court
Decided On
Case NumberCriminal Revn. No. 90 of 1951
Judge
Reported inAIR1952Raj42
ActsCode of Criminal Procedure (CrPC) , 1898 - Sections 333, 439 and 494; Rajasthan Special Criminal Courts Ordinance, 1949
AppellantAmar NaraIn Mathur
RespondentThe State of Rajasthan
Appellant Advocate S.P. Sinha, Adv. Assisted by; Narain Andley and; Mohd.
Respondent Advocate G.S. Pathak, Adv.,; M.R. Purohit, Govt. Adv.,; C.L. Agar
DispositionRevision dismissed
Excerpt:
- order: an application has been filed by the govt. advocate giving some reasons for the withdrawal of case no. 9 against shri mathura dass mathur & shri kapurchand mangal. in addition, an affidavit has been filed, sworn by the law secretary to the govt. of rajasthan, to the effect that there are some other reasons of state which it, would not be desirable to disclose in the public interest. in view of the reasons disclosed & also in view of the affidavit of the law secretary, we are of the opinion that case no. 9 against shri mathura das mathur & shri kapurchand mangal should also be allowed to be withdrawn. we allow this & the order, dated 19-1-1951 would stand.22. this revision is accordingly dismissed.
Judgment:
ORDER

: An application has been filed by the Govt. Advocate giving some reasons for the withdrawal of case No. 9 against Shri Mathura Dass Mathur & Shri Kapurchand Mangal. In addition, an affidavit has been filed, sworn by the Law Secretary to the Govt. of Rajasthan, to the effect that there are some other reasons of State which it, would not be desirable to disclose in the public interest. In view of the reasons disclosed & also in view of the affidavit of the Law Secretary, we are of the opinion that case No. 9 against Shri Mathura Das Mathur & Shri Kapurchand Mangal should also be allowed to be withdrawn. We allow this & the order, dated 19-1-1951 would stand.

22. This revision is accordingly dismissed.


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