VIPUL KUMAR, VINOD KUMAR GUPTA Vs. RAVINDRA SAINI, RAGUVEER SAINI OPPOSITE
LAWS(UTN)-2012-7-111
HIGH COURT OF UTTARAKHAND
Decided on July 06,2012

Vipul Kumar, Vinod Kumar Gupta Appellant
VERSUS
Ravindra Saini, Raguveer Saini Opposite Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition, moved under Section 482 of Cr. P. C. , the petitioner has sought direction of this Court to the trial court to decide the Criminal Complaint Case No. 148 of 2012 (old No. 127 of 2011, Vipul Vs. Ravindra and others pending in the court of Civil Judge (Junior Division)/Judicial Magistrate, Roorkee, expeditiously.
(3.) Earlier, in the same matter Criminal Misc. Application No. 404 of 2011, was filed by the present petitioner. In which, this Court directed the trial court of decide the criminal complaint case as expeditiously as possible, keeping in mind the spirit contained in Sub Section (3) of Section 143 of the case.;


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