PANKAJ RASTOGI, MEDICAL REPRESENTATIVE OF BHARAT SERIUM & VACCINE LTD Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-6-118
HIGH COURT OF UTTARAKHAND
Decided on June 22,2012

Pankaj Rastogi, Medical Representative Of Bharat Serium And Vaccine Ltd Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) A counter affidavit has been filed on behalf of the State. Same be taken on record. Heard.
(2.) By means of this writ petition, moved under Article 226 of Constitution of India, the petitioner has sought quashing of the First Information Report dated 17.04.2012, registered as Crime No. 121 of 2012, relating to offences punishable under Section 420, 467, 468, 471, 408 and 120B of I.P.C., at Police Station Gangnahar Roorkee, District Haridwar.
(3.) It appears to be a case of stealing of medicines worth more than Rs. seventy eight lakhs by the main accused Amit Kumar, which were got sold through various agencies surreptitiously. The petitioner Pankaj Rastogi is said to be one of the persons, who has acted in furtherance of the offence in connivance with the main accused Amit Kumar.;


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