RAMESHBHAI BHIKHABHAI BHARWAD @ BHOPABHAI RABARI Vs. STATE OF GUJARAT
LAWS(GJH)-2020-8-313
HIGH COURT OF GUJARAT
Decided on August 18,2020

Rameshbhai Bhikhabhai Bharwad @ Bhopabhai Rabari Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) Rule. Mr. Pranav Trivedi, learned Additional Public Prosecutor, waives service of notice of rule on behalf of respondent No.1.
(2.) This petition has been filed under section 482 of the Code of Criminal Procedure for quashing and setting aside the first information report bearing C.R. No. I- 11191012200835 of 2020 registered with Danilimda Police Station, Ahmedabad City, under sections 323 , 294(b) , 427 of the Indian Penal Code and sections 3(2)(va), 3(1)(r), 3(1)(s) of the Atrocities Amendment Act 2015 and the proceedings initiated in pursuance thereof.
(3.) Mr. Jaydeep Sindhi, learned advocate for the applicants, submitted that the parties have amicably settled the dispute outside the Court. The applicants have preferred the present application seeking quashment of the impugned first information report. It was submitted that the injury was not of a grievous nature. The complainant has preferred to compromise and therefore, a settlement affidavit has been executed by and between the applicants and the complainant. Therefore, there remains no dispute or grievance between the parties. Learned advocate, therefore, submitted that the Court may even verify the said aspect from the complainant herself through video conferencing.;


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