CHIRAG AGGARWAL Vs. BISLARI INTERNATIONAL PVT LTD
LAWS(UTN)-2012-2-1
HIGH COURT OF UTTARAKHAND
Decided on February 13,2012

CHIRAG AGGARWAL Appellant
VERSUS
BISLARI INTERNATIONAL PVT LTD Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition moved under section 482 of Cr.P.C., the petitioner has challenged the order dated 10.06.2009, whereby the petitioner has been summoned to face trial in criminal complaint case no. 554 of 2011, pending in the Court of Chief Judicial Magistrate, Udham Singh Nagar.
(3.) The summoning order appears to have been passed in the year 2009. After a period of two years the petitioner has filed this petition raising factual pleas of defense which cannot be examined by this Court in in its jurisdiction under section 482 Cr.P.C..;


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