SUNIL TANWAR Vs. STATE OF DELHI
LAWS(DLH)-2007-9-294
HIGH COURT OF DELHI
Decided on September 25,2007

SUNIL TANWAR, SAHIB SINGH TANWAR Appellant
VERSUS
STATE Respondents

JUDGEMENT

V.B.GUPTA, J. - (1.) The present petition has been filed under Section 482/483 of CrPC read with Article 227 of the Constitution of India by the petitioners against the order dated 25th August, 2007, passed by the Court of Addl. Sessions Judge whereby order dated 17th May, 2007 passed by the Court of Metropolitan Magistrate, dismissing the application of the petitioner, filed under Section 156(3) of CPC in the complaint case was upheld and the present petition seeks quashing of both the impugned orders as mentioned above.
(2.) The brief facts for the disposal of the present petition are that Ms.Poonam Rana, sister of present petitioner, met with an accident and was admitted in GTB hospital, Delhi. Later on, at the insistence of one Dr.M.L.Parnami, she was shifted to Parnami Orthopedic Hospital, Azad Pur, Delhi where she was operated by Dr.Parnami and later on, it is alleged that she died due to negligence of the Doctor in that Hospital.
(3.) The present petitioner filed a complaint under various provisions of Indian Penal Code against Dr.M.L.Parnami and others, alongwith that an application under Section 156(3) CrPC was also filed.;


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