HAJI MOHD. SHAFI Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-2-66
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 19,2020

Haji Mohd. Shafi Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents




JUDGEMENT

Tashi Rabstan,J. - (1.)Petitioners have invoked the inherent jurisdiction of this Court under Section 482 of Code of Criminal Procedure for quashing the FIR No.95/2019 dated 10.11.2019 registered with Police Station, Arnas, District Reasi for the commission of offences punishable under Sections 452, 380, 323, 506, 34 IPC.
(2.)Learned counsel for the petitioners stated at the Bar that this petition can be disposed of as the dispute has already been settled mutually between the parties by arriving at Compromise Deed dated 09.12.2019.
(3.)Under the directions of this Court, statements of the petitioner No. 1 and the respondent No. 2 have been recorded before the Registrar Judicial of this Court today itself. Copies of their statements recorded by the Registrar Judicial as well as copies of their Aadhaar cards are attached with the case file.
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