BALAGURUSAMY Vs. STATE
LAWS(MAD)-2020-8-10
HIGH COURT OF MADRAS
Decided on August 05,2020

Balagurusamy Appellant
VERSUS
STATE Respondents

JUDGEMENT

R.Pongiappan, J. - (1.) This Criminal Original Petition has been filed seeking the relief to call for the records in C.C.No.345 of 2012, pending on the file of the Judicial Magistrate Court, Padmanabhapuram and quash the same as illegal.
(2.) The petitioner herein is the sole accused and the second respondent herein is the de-facto complainant in the above referred case.
(3.) On 02.02.2011, based on the complaint given by the second respondent, the first respondent police registered an FIR in Crime No.129 of 2011 for the offences punishable under Sections 420, 366 and 506(i) IPC r/w. 511 IPC. After registration of the case, the first respondent herein completed the investigation and filed the charge sheet and the same was taken on file by the learned Judicial Magistrate, Padmanabhapuram, in C.C.No.345 of 2012, for the offences under Sections 420, 365 r/w. 511 I.P.C. and 506 (i) IPC. Now, the said case is pending for trial proceedings.;


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