ASHOK KUMAR SHARMA Vs. STATE OF UTTARANCHAL & ORS.
LAWS(UTN)-2001-6-3
HIGH COURT OF UTTARAKHAND
Decided on June 21,2001

ASHOK KUMAR SHARMA Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

- (1.)BY the Court.- Heard Sri Arvind Kr. Sharma, learned Counsel for the petitioner.
(2.)ACCORDING to him in view of the doctrine laid down in A.I.R. 1998 S.C. 3281, 1999 (1) JIC 131 (SC) Raj Deo Sharma v. State of Bihar, the prosecution which is prolong since 1992 can not be sustained. Learned Counsel for the State Sri U.K. Uniyal, however, could not successfully resist the submission. In view of this the petition is allowed and the prosecution is hereby quashed. Petition allowed.
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