w w w . L a w y e r S e r v i c e s . i n


High Court of Karnataka, Represented by the Registrar General, Bengaluru v/s K.N. Jagadish Kumar

    Crl. CCC. No. 1 of 2022
    Decided On, 29 November 2022
    At, High Court of Karnataka
    By, THE HONOURABLE CHIEF JUSTICE MR. PRASANNA B. VARALE & THE HONOURABLE MR. JUSTICE ASHOK S. KINAGI
    For the Complainant: Kiran S. Javali, Senior Advocate/Special SPP. For the Respondent: S. Harish Prabhu, Advocate.


Judgment Text
(Prayer: This CRL.CCC is filed under Section 15 of the Contempt of Courts Act, 1971 r/w Article 215 of the Constitution of India praying to initiate (Suo-Motu) Criminal Contempt of Court Proceedings against the accused herein - sri K.N.Jagadish Kumar @ Jagadeesh Magadev @ Jagadeesh, s/o B.Narayanaswamy, aged 44 years, OCC. Advocate, Enrollment No.D/2091/2017, enrolled in Bar Council of Delhi, residing at No.530, 4th cross, Kodigehalli, Bengaluru - 560094, under the Contempt of Courts Act, 1971 and to punish him in accordance with law.)

1. The accused is present before this Court.

2. The accused has filed an additional affidavit dated 24.11.2022 tendering his unconditional apology. In paragraphs 3 and 4 of the additional affidavit, it is stated as follows:

“3. I tender my unconditional apology for the inappropriate act and behavior exhibited by me on 10.02.2022, 11.02.2022 and 12.02.2022, I most humbly undertake that, I will maintain a dignified, respectful, responsible and polite behavior both inside and outside the court and would not say or do anything which would undermine the dignity and prestige of the institution of judiciary.

4. I sincerely repent for my behavior that led to incidents that took place between 10.02.2022 to 12.02.2022 out of which, this Contempt proceedings arise and further undertake to a good behavior in future.”

3. Considering the statement made by the accused in paragraph 4 of the additional affidavit that he sincerely repents for his behavior and by accepting the unconditional apology tendered by him, the proceedings initiated against the accused are dropped. Notice is discharged subject to the accused depositing costs of Rs.2,00,000/- out of which, Rs.1,00,000/- shall be deposited with the Karnataka State Legal Services Authority, Rs.50,000/- shall be deposited with the Advocates' Association, Bengaluru which shall be utilized for Library purposes and the remaining amount of Rs.50,000/- shall be deposited with the Karnataka Advocates' Clerks Benevolent Trust, High Court Building, Bengaluru. The above referred costs shall be deposited within a period of two weeks' from today. It i

Please Login To View The Full Judgment!
s made clear that the order of discharge would be made operational only after the accused submitting receipts for having deposited the costs. 4. For reporting compliance, list the petition on 16.12.2022 as a first matter on the Board.
O R