HARPAL SINGH & ANOTHER Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-9-212
HIGH COURT OF UTTARAKHAND
Decided on September 27,2012

HARPAL SINGH And ANOTHER Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Present compounding application (CRMA 1136/2012) has been jointly moved by the applicants and the complainant. Applicant Harpal Singh and complainant Smt. Veera Rani are present in person before this Court. Compounding application is duly supported by the affidavits of the parties.
(2.) Heard. Also perused the papers on record.
(3.) Facts, in brief, are that initially Mr. Amar Iqbal Singh executed a sale deed of Khasra No. 7 for certain consideration in favour of complainant Smt. Veera Rani. At another point of time, Amar Iqbal Singh drafted a sale deed in favour of the applicant no. 1 Harpal Singh and it was purported that the same is being done for Khasra No. 6. But mischievously, Mr. Amar Iqbal Singh mentioned the boundaries of Khasra No. 6 as exactly the same which were of Khasra No. 7, already sold to Smt. Veera Rani. ;


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