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Bangi Ram Vs. State of Himachal Pradesh - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtHimachal Pradesh High Court
Decided On
Judge
Reported in1957CriLJ131
AppellantBangi Ram
RespondentState of Himachal Pradesh
Excerpt:
.....of corruption act and sentenced to pay a fine of rs. 200/-, in default three months' simple imprisonment. 2. the prosecution story is, briefly, as follows : - the appellant, bangi ram, was working as contingent clerk in the office of the superintendent of police, mahasu, in 1950. k. l. ghosh (who was prosecuted along with the appellant, but acquitted by the learned judge) was then working as accountant in that office. it is common ground that three sums of rs. 145/9/6, rs. 215/6/- and rs. 734/b/- were drawn by the appellant from the imperial bank of india, simla, on the basis of contingent bills on behalf of the superintendent of police, mahasu. the first two sums were drawn on 20-6-1950 and the third on 19-7-1950. the amounts were duly entered in the cash book and shown as paid.....order14. the conviction of the appellant of an offence under section 5 (2), prevention of corruption act, is maintained, taut the fine is reduced to rs. 50, in default one month's simple imprisonment. fine, in excess of this amount, if realized, must be refunded to the appellant. subject to this reduction, the appeal is rejected.
Judgment:
ORDER

14. The conviction of the appellant of an offence under Section 5 (2), Prevention of Corruption Act, is maintained, taut the fine is reduced to Rs. 50, in default one month's simple imprisonment. Fine, in excess of this amount, if realized, must be refunded to the appellant. Subject to this reduction, the appeal is rejected.


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