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Natha Vs. State of Rajasthan - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtRajasthan High Court
Decided On
Case NumberD.B. Criminal Misc. Petition No. 36 of 1985
Judge
Reported in1985WLN(UC)633
AppellantNatha
RespondentState of Rajasthan
DispositionApplication dismissed
Excerpt:
criminal procedure code - section 482--inherent powers-prayer for inserting arguments as to form part of judgment--held, inherent powers cannot be invoked for purpose specified in section 482;application dismissed - 1. mr. advani has filed an application under section 482 cr.pc on january 7, 1985 praying that the petition may be accepted, that the appeal may be allowed and the appellant may be acquitted. in the alternative, it has been prayed that the arguments mentioned in the petition may be inserted so as to form part of the judgment.2. we have considered the judgment dated december 17, 1984 and also examined the petitions under section 482 cr.pc.3. inherent powers of the court cannot be invoked for the purpose specified in the petition under section 482 cr.pc. the petition is frivolous and it is hereby dismissed.
Judgment:

1. Mr. Advani has filed an application under Section 482 Cr.PC on January 7, 1985 praying that the petition may be accepted, that the appeal may be allowed and the appellant may be acquitted. In the alternative, it has been prayed that the arguments mentioned in the petition may be inserted so as to form part of the judgment.

2. We have considered the judgment dated December 17, 1984 and also examined the petitions under Section 482 Cr.PC.

3. Inherent powers of the Court cannot be invoked for the purpose specified in the petition under Section 482 Cr.PC. The petition is frivolous and it is hereby dismissed.


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