JAYENDRABHAI JAIRAJBHAI KANAKHRA Vs. STATE OF GUJARAT
LAWS(GJH)-2014-7-98
HIGH COURT OF GUJARAT
Decided on July 16,2014

Jayendrabhai Jairajbhai Kanakhra Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

R.M. Chhaya, J. - (1.) HEARD Mr. Nandish Thackar, learned advocate for Mr. Pratik Jasani for the applicants, Mr. L.R. Poojari, learned APP for respondent No. 1 -State and Mr. Premal Rachh, learned advocate for respondent No. 2.
(2.) RULE . Mr. L.R. Poojari, learned APP waives service of Rule on behalf of respondent No. 1 -State and Mr. Premal Rachh, learned advocate waives service of Rule on behalf of respondent No. 2. Considering the issue involved in the present application and with consent of the learned advocates appearing for the respective parties as well as considering the fact that the dispute amongst the applicants and respondent No. 2 has been resolved amicably, this application is taken up for final disposal forthwith.
(3.) BY way of this application under Section 482 of the Code of Criminal Procedure, 1973 (hereinafter referred to as "the Code"), the applicants have prayed for quashing and setting aside FIR bearing CR No. I -98 of 2014 registered with City "C" Division Police Station, Jamnagar for the commission of offence punishable under Sections 406, 420, 465, 467, 468, 471 and 506(2) of the IPC as well as all other consequential proceedings arising out of the aforesaid FIR qua the applicants.;


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