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Moolraj Vs. State of Himachal Pradesh - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtHimachal Pradesh High Court
Decided On
Case NumberCriminal Appeal No. 6 of 1954
Judge
Reported in1955CriLJ1585
ActsCode of Criminal Procedure (CrPC) , 1898 - Sections 96 and 105; ;Prevention of Corruption Act, 1947 - Section 4; ;Indian Penal Code (IPC), 1860 - Section 161
AppellantMoolraj
RespondentState of Himachal Pradesh
Appellant Advocate Kedar Ishwar, Adv.
Respondent Advocate D.N. Vaidya, Govt. Adv.
DispositionAppeal rejected
Excerpt:
.....appellant accepted money as motive or reward as contemplated under section 161 - it is clearly proved that appellant demanded and accepted sum of rs. 2 from a as motive or reward for attesting bail bond - fine imposed reduced - conviction under section 161 and sentence of imprisonment till rising of court maintained. - order 16. the conviction of the appellant of the offence under section 161, i. p. c., is maintained and so is the sentence of imprisonment till the rising of the court. the sentence of fine is reduced from rs. 300/- to rs. 50/- in default one month's r. i. fine, in excess of rs. 50/- realised from the appellant, shall be refunded to him. subject to these modifications, the appeal is rejected.
Judgment:
ORDER

16. The conviction of the appellant of the offence under Section 161, I. P. C., is maintained and so is the sentence of imprisonment till the rising of the Court. The sentence of fine is reduced from Rs. 300/- to Rs. 50/- in default one month's R. I. Fine, in excess of Rs. 50/- realised from the appellant, shall be refunded to him. Subject to these modifications, the appeal is rejected.


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