MANPREET MALHOTRA S/O KULWANT SINGH MALHOTRA AND ORS Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-3-137
HIGH COURT OF UTTARAKHAND
Decided on March 22,2012

Manpreet Malhotra S/O Kulwant Singh Malhotra And Ors Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition moved under Section 482 Cr.P.C., the petitioner has sought quashing of the proceedings of Criminal Case No. 795 of 2010, State Vs. Manpreet Singh & others, relating to offences punishable under Section 498A, 323, 506 of I.P.C., and one punishable under Seciton 3/4 Dowry Prohibition Act, 1961, Police Station Vikas Nagar, pending in the court of Judicial Magistrate, Vikas Nagar, District Dehradun.
(3.) Learned counsel for the petitioners and learned counsel for the respondents state that parties to matrimony have already entered in to compromise, and now respondent No.2 does not want to prosecute the petitioners.;


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