SRI NERI TALAP AND ANOTHER Vs. THE STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-6-129
HIGH COURT OF GAUHATI (AT: ITANAGAR)
Decided on June 08,2018

Sri Neri Talap And Another Appellant
VERSUS
The State Of Arunachal Pradesh Respondents

JUDGEMENT

MANASH RANJAN PATHAK,J. - (1.) Heard Mr. Chorpok Modi, learned counsel for the petitioners. Also heard Mr. Kholi Tado, learned Public Prosecutor of the State for the respondent No.1 and Mr. R. Pait, learned counsel for the respondent No.2.
(2.) The petitioner No.1 is the charges sheeted accused in Itanagar Police Station Case No. 277/2012 corresponding to GR Case No. 491/2012 under Sections 279/337 IPC and the petitioner No. 2 is the victim of the case and further, the respondent No. 2 is the informant of the Case.
(3.) By this application under section 482 CrPC, 1973 the petitioners have prayed for quashing and setting aside the proceeding of said GR Case No. 491/2012 along with the Itanagar P.S. Case No. 277/2012 stating that if the said proceeding is allowed to continue it would cause irreparable loss to the alleged accused/petitioner No.1 since he along with the petitioner No. 2, the victim of the case has already amicably settled their disputes by executing an "?Agreement of Amicable Settlement "? between them on 16.02.2018. It is also placed before the Court that the medical report of the victim, petitioner No. 2 reveals that in the said accident occurred on 06.12.2012 the said victim sustained only simple injury. It is also stated by the petitioners that that the said incident is personal to the victim without affecting the society at large.;


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