JAGDISHBHAI PARSHOTTAMBHAI JADAV Vs. STATE OF GUJARAT
LAWS(GJH)-2020-10-15
HIGH COURT OF GUJARAT
Decided on October 20,2020

Jagdishbhai Parshottambhai Jadav Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

GITA GOPI,J. - (1.) Rule. Mr. Pranav Trivedi, learned Additional Public Prosecutor and Mr. Vishal Mehta, learned advocate, waive service of notice of rule on behalf of respondents No.1 and 2 respectively.
(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 FIR No. 11192018200411 of 2020 registered with Dhandhuka Police Station for offfences punishable under sections 376(2)(n), 323, 384 and 506(2) of IPC and the proceedings initiated in pursuant thereto.
(3.) Mr. Vicky Mehta, learned advocate for the applicant, submitted that both the parties are Government servants and that the complainant used to travel in the car of the applicant to reach her work-place and they developed friendly relations. It is submitted that the parties have settled the dispute amicably outside the Court and that there remains no grievance between them. It was submitted that the parties are known to each other and are hailing from the same District and therefore, in the larger interest of the society, the impugned complaint may be quashed and set aside.;


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