SURENDRA SINGH BISHT Vs. STATE OF UTTARANCHAL & ANOTHER
LAWS(UTN)-2012-1-61
HIGH COURT OF UTTARAKHAND
Decided on January 10,2012

Surendra Singh Bisht Appellant
VERSUS
State of Uttaranchal and another Respondents

JUDGEMENT

- (1.) By means of this petition, moved u/s 482 Cr.P.C., the prayer has been advanced to quash the summoning orders dated 31.5.1986 and 15.5.2006 passed by the Chief Judicial Magistrate, Chamoli and also to quash the proceedings of criminal case no.10/1987, Smt. Ratuli Devi Vs. Vijay Singh Negi & others. The said order of cognizance was passed against three accused persons, including the petitioner, for the offence of Sections 302/342/34 IPC on a complaint case, titled above. The other two accused persons were Pancham Singh, Patwari Deval, and Brijesh Singh Pundir, the then Naib Tehsildar, Tharali.
(2.) It is pertinent to mention that Brijesh Singh Pundir challenged the order of cognizance by way of filing a criminal misc. application no.678/2001 in this Court and the Court vide its order dated 18.4.2006, quashed the proceedings and also the order of cognizance against him. Sri Pancham Singh, Patwari, Deval has died, so the case has been abated against him, as is revealed by the order of learned Chief Judicial Magistrate, Chamoli dated 15.5.2006 itself.
(3.) Now, the only accused, awaiting trial, is Surendra Singh Bisht, the present petitioner.;


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