ARVIND UPADHYAY @ ARVIND KUMAR UPADHYAYA AND ORS Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-3-138
HIGH COURT OF UTTARAKHAND
Decided on March 22,2012

Arvind Upadhyay @ Arvind Kumar Upadhyaya And Ors Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition moved under Section 482 Cr.P.C., the petitioners have sought quashing of the 2 proceedings of Criminal Case No. 662 of 2012, State Vs. Sahanwaj and others, relating to offence punishable under Section 387 of I.P.C., Police Station-Ranipur, District Haridwar, pending in the court of Chief Judicial Magistrate, Haridwar.
(3.) Brief facts of the case are that petitioners were workmen with M/s Rock Man Industries Ltd. SIDCUL, Haridwar. It appears that their services were terminated by the employer. They alleged that resignations were forcibly got written from them, and they raised industrial dispute before the labour court. It is contended that to pressurise the petitioners, the employer got lodged a criminal case, making allegations against the petitioners that they had threatened the employer in order to commit extortion.;


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