SAMPATIYA BAI AND ORS. Vs. STATE OF MAHARASHTRA, THROUGH P.S.O. KHAPERKHEDA DIST., NAGPUR
LAWS(BOM)-2017-8-338
HIGH COURT OF BOMBAY
Decided on August 18,2017

Sampatiya Bai And Ors. Appellant
VERSUS
State Of Maharashtra, Through P.S.O. Khaperkheda Dist., Nagpur Respondents

JUDGEMENT

M.G.GIRATKAR,J. - (1.) Rule. Rule made returnable forthwith. The criminal application is heard finally at the stage of admission with the consent of the learned counsel for the parties.
(2.) The applicant nos. 1 to 5 prayed to quash and set aside FIR No. 294/2017 registered by Police Station, Khaperkheda for the offences punishable under Sections 279 and 304-A of the Indian Penal Code read with Section 184 of the Motor Vehicles Act. It is submitted that the applicant no. 3 is the complainant. The applicant no. 1 is the wife of deceased Shravankumar S/o Lalsingh Kaureti. The applicant no. 2 is the father of deceased and the applicant no. 3 is the brother of deceased Shravankumar. The applicant no. 4 is the owner of vehicle/truck bearing No. MH31-AP-6718 and the applicant no. 5 is the driver of the said truck.
(3.) First Information Report came to be lodged against the applicant no. 5 on the report of the applicant no. 3. Brother of applicant no. 3, namely, Shravankumar and other labours were going by truck bearing No. MH31-AP-6718 from Sangam Jod. Suddenly, deceased Shravankumar fell down from the truck and sustained severe injury. He was immediately admitted to the Government Hospital. Doctor declared him dead. On the basis of the report of the applicant no. 3, crime was registered against the applicant no. 5.;


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