NARESH GUPTA AND ANR. Vs. STATE
LAWS(DLH)-2007-8-289
HIGH COURT OF DELHI
Decided on August 30,2007

Naresh Gupta And Anr. Appellant
VERSUS
STATE Respondents

JUDGEMENT

Pradeep Nandrajog, J. - (1.) Quashing of the afore-noted FIRs is prayed for, inter alia, on the ground that subject matter of the dispute being a civil transaction between the complainants and the company M/s. Growth Techno Projects has been amicably settled between the company and the 2 complainants on whose complaints aforenoted 2 FIRs were registered.
(2.) Learned counsel for the complainants affirm the settlement and states that the complainants have no objection if the 2 captioned FIRs are quashed.
(3.) Learned counsel for the State submits that he has no objection if the 2 FIRs are quashed.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.