KAMLA UPRETI & OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-6-108
HIGH COURT OF UTTARAKHAND
Decided on June 07,2012

Kamla Upreti And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) By way of this Criminal Miscellaneous Application, prayer has been made to quash the order of cognizance dated 24.2.2009 as well as the entire proceedings of Criminal Case No. 1292/2008, State v. Dheeraj Upreti & Others, pending before the Court of Chief Judicial Magistrate, District Nainital. By the said order of cognizance, the applicants/petitioners have been summoned to stand trial for the offences under Section 498A, 506 IPC and 3/4 of the Dowry Prohibition Act.
(2.) In the instant case, cognizance for the aforesaid offences was taken by the learned Magistrate after treating the protest petition as the complaint. The said protest petition was filed by Smt. Vandana Upreti (respondent no. 2) after submission of the final report by the police in the matter.
(3.) Learned Counsel for the parties apprised this Court that the matter has been compromised and the parties have amicably settled their dispute. Now, they do not want to proceed with any litigation, in connection with the present crime, pending between them in any other Court.;


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