AMOL MISHRA Vs. STATE OF M.P. & ANR.
LAWS(MPH)-2018-8-339
HIGH COURT OF MADHYA PRADESH
Decided on August 02,2018

Amol Mishra Appellant
VERSUS
State of M.P. and Anr. Respondents

JUDGEMENT

SHEEL NAGU, J. - (1.) The inherent powers of the court under section 482 Cr.P.C., 1973 are invoked for quashment of FIR (Annexure P/2) bearing crime No. 144/2014 registered at Police Station Bahorapur District Gwalior alleging offences punishable under sections 120-B, 294, 406, 420, 467, 468, 469, 470, 471, 506 B, 34 of IPC against petitioner and six other accused.
(2.) Learned counsel for the rival parties are heard.
(3.) Case diary containing chargesheet produced by the Public Prosecutor is also perused.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.