CHANDESHWAR TIWARI & OTHERS Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2012-9-180
HIGH COURT OF UTTARAKHAND
Decided on September 19,2012

Chandeshwar Tiwari And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) It is pertinent to mention that none turned up on behalf of the respondent despite personal service. Hence, this Court extended hearing to learned Counsel for the applicants. Also perused the papers on record.
(2.) It transpires that all the applicants are office bearers/professors of the Pant Nagar Agricultural University. A vast land was allotted to the said University to impart agrarian education to the students. By some misconception, out of that vast land, a plot of land ad measuring almost three bighas was allotted by the local Sub Divisional Magistrate to the respondent Mr. Harkaran Singh. When Harkaran Singh occupied the land and started doing the agriculture thereupon, the applicants intervened. So, the impugned complaint was filed by Mr. Harkaran Singh for the offences under Section 323 IPC and Section 3 of the SC/ST Act.
(3.) This Court feels that the allegations made in the complaint are quite baseless. The complaint has been instituted just to put the applicants under terror and to scare them so that they may keep themselves away from the said land.;


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