P.K. SHARMA & ORS. Vs. STATE OF NCT OF DELHI
LAWS(DLH)-2007-10-373
HIGH COURT OF DELHI
Decided on October 24,2007

P.K. Sharma And Ors. Appellant
VERSUS
STATE OF NCT OF DELHI Respondents

JUDGEMENT

Pradeep Nandrajog, J. - (1.) FIR No. 166/01 dated 12.9.2001, under Sections 406/420 IPC, P.S. S.N. Puri. Alleging that a settlement has taken place with the complainant, petitioners pray that the afore-noted FIR be quashed. I note that the FIR in question was registered pursuant to orders passed by a learned Metropolitan Magistrate in an application under Section 156(3) of the Code of Criminal Procedure. According to the complainant, he had invested certain money with the company M/s. Kuber Mutual Funds Ltd. Application was filed by the complainant, copy annexed as Annexure P-3, before the learned Metropolitan Magistrate stating that since disputes have been settled he was not interested in pursuing the matter.
(2.) Since the sum involved was more than Rs. 250/- learned Metropolitan Magistrate could not have compounded the matter and hence said application was dismissed.
(3.) This necessitated the filing of the instant petition.;


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