JEEWAN SINGH S/O LATE KISHAN SINGH BARGALI AND ORS Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-8-89
HIGH COURT OF UTTARAKHAND
Decided on August 08,2012

Jeewan Singh S/O Late Kishan Singh Bargali And Ors Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition, moved under Section 482 of Cr.P.C., the petitioner has sought quashing of the proceedings of Criminal Complaint Case No. 10 of 2012, Harish Chandra Sharma vs. Balam Singh and others, relating to offences punishable under Section 352, 504, 506, 452, 354 read with Section 34 of I.P.C., pending in the court of Additional Civil Judge (Senior Division)/Additional Chief Judicial Magistrate, Nainital.
(3.) Learned counsel for the petitioner and learned counsel for the respondent No.2 submitted before this Court that the parties have entered into compromise. Most of the offences in respect of which, the petitioner was summoned are compoundable in nature. As to the offence punishable under Section 452 of I.P.C., it is pleaded that ingredients of the said offence are not made out, as there was no preparation for committing the offence before the alleged house trespass committed.;


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