ROHIT KUMAR Vs. STATE GOVT OF NCT OF DELHI
LAWS(DLH)-2007-12-22
HIGH COURT OF DELHI
Decided on December 07,2007

ROHIT KUMAR Appellant
VERSUS
STATE (GOVT OF NCT DELHI) Respondents

JUDGEMENT

- (1.) THE present petition has been filed by the petitioner under Section 482 cr. P. C. seeking quashing of FIR No. 237/2006 under Section 420/468/471 ipc and Section 12 of the Passport Act registered at P. S. I. G. I. Airport.
(2.) THE brief facts of this case are that on the night of 15th and 16th May, 2006, at I. G. I. Airport, the petitioner was found traveling on forged U. S. Visa. On questioning, he revealed that he has paid a sum of Rs. 18,00,000/-to an agent Sanjeev Sharma for obtaining forged U. S. Visa. Accordingly, the present case was registered against the petitioner.
(3.) IT has been stated in the present petition that the petitioner has not committed any offence rather, he is a victim. After release on bail in this case, the petitioner lodged a complaint with S. S. P. , Hoshiarpur, Punjab. On the basis of the complaint of the petitioner, ah FIR was registered against the persons who has cheated the petitioner and his father to the tune of Rs. 18,00,000/- and since the petitioner is a victim in this case, the FIR in question should be quashed.;


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