BHIKHUBHAI JAIRAMBHAI PATEL Vs. PRAKASHBHAI AMRUTBHAI DESAI
LAWS(GJH)-2008-9-133
HIGH COURT OF GUJARAT
Decided on September 26,2008

BHIKHUBHAI JAIRAMBHAI PATEL Appellant
VERSUS
PRAKASHBHAI AMRUTBHAI DESAI Respondents

JUDGEMENT

- (1.) RULE. Mr. RC Kodekar, learned Additional Public Prosecutor waives the service of notice of rule on behalf of the respondent No. 1-State and Mr. Dhiraj Patel, learned advocate waives the service of notice of rule on behalf of the respondent No. 2.
(2.) WITH the consent of the learned advocate appearing on behalf of the respective parties, the matter is taken up for final hearing today.
(3.) PRESENT petition under sec. 482 of the Code of Criminal Procedure is filed by the petitioner - original accused No. 1 for quashing and setting aside the F. I. R. being CR No. I-36 of 2008 registered with Mahuva Police Station for the offences punishable under secs. 465, 467, 468, 506 (2), 387, 511 and 114 of Indian Penal Code.;


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