MOHD IQBAL, S/O FAZLA AND ORS Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-5-126
HIGH COURT OF UTTARAKHAND
Decided on May 18,2012

Mohd Iqbal, S/O Fazla And Ors Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition moved under section 482 of Code of Criminal Procedure, 1973 (for short Cr.P.C.), the petitioners have sought quashing of the proceedings of criminal case no. 2325 of 2012, State vs. Abrar & 58 others, relating to offences punishable under section 147, 148, 149, 332, 353, 336, 341, 427 IPC, and one punishable under section Prevention of Damage to Public Property Act and under section 7 of Criminal Law Amendment Act, Police Station Kotwali Ranipur, pending in the Court of Chief Judicial Magistrate, Haridwar.
(3.) Learned counsel for the petitioners submitted that some 300-400 members of public said to have been agitating on some issue, and petitioners have been falsely implicated in the case. However, on perusal of the First Information Report and other papers on record, it appears that certain members of Central Industrial Security Force (for short CISF) on duty have suffered injuries in the incident. It is also alleged that ATM machine and vehicles were damaged.;


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