NASAR HUSSAIN SHAH Vs. UT OF J&K
LAWS(J&K)-2020-11-44
HIGH COURT OF JAMMU AND KASHMIR
Decided on November 20,2020

Nasar Hussain Shah Appellant
VERSUS
Ut Of JAndK Respondents

JUDGEMENT

SANJAY DHAR - (1.)Through the medium of the instant petition, the petitioners have challenged F.I.R No. 259/2020 for offences under Sections 341/323 and 354 IPC registered with Police Station, Mendhar.
(2.)It is the case of the petitioners that there is a property dispute going on between the petitioners and the complainant-respondent No. 4 and in this regard, he has referred to order dated 03.12.2019 passed by the Court of Tehsildar (Assistant Collector) Mendhar. It has been further contended that the petitioners had filed an F.I.R bearing No. 236/2020 dated 07.10.2020 against the complainant party with Police Station, Mendhar and as a counter blast to the said F.I.R, the impugned F.I.R has been lodged by respondent No. 4, which is false and frivolous.
(3.)Having heard learned counsel for the petitioners and having considered the material on record, I find that there is a prima-facie case for grant of interim indulgence.
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