PARMAR UDESANG JINABHAI & 2 Vs. STATE OF GUJARAT
LAWS(GJH)-2016-11-128
HIGH COURT OF GUJARAT
Decided on November 29,2016

Parmar Udesang Jinabhai And 2 Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) The applicants, by way of present application under Section 482 of the Cr.P.C., have prayed to quash and set aside the complaint bearing Inquiry Case No.25 of 2009 filed before the JMFC,Padra (now registered as M. Case No.14 of 2009) with Padra Police Station.
(2.) On 31.8.2009, this Court has passed the following order : "1. Heard Mr. Parthiv B. Shah, learned advocate for the applicants. 2. Attention is invited to the allegations made in the First Information Report as well as to the contents of the plaint of Special Civil Suit No.508 of 2007 instituted by the complainant no.3 against the present applicants to submit that the facts stated in the present complaint are nowhere reflected in the said Civil Suit. It is submitted that in the circumstances, the complaint has been lodged against the present applicants only with a view to pressurize the applicants to act as per their desire and extort money from the applicants. 3. Having regard to the submissions advanced by the learned advocate for the applicants, issue notice returnable on 29th September, 2009. By way of ad- interim relief, further proceedings pursuant to the complaint being Inquiry Case No.25 of 2009 filed before the learned Judicial Magistrate First Class, Padra now registered as M.Case No.14 of 2009 with Padra Police Station are hereby stayed. 4. Mr. M.R. Mengdey, learned Additional Public Prosecutor waives service of notice on behalf of respondent no.1 State of Gujarat. Direct Service is permitted."
(3.) On 19.3.2010, the ad-interim relief granted earlier was confirmed and was ordered to continue till the final disposal of the petition.;


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