KUNWAR PAL SINGH, PHOOL CHAND AND ORS Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-6-119
HIGH COURT OF UTTARAKHAND
Decided on June 25,2012

Kunwar Pal Singh, Phool Chand And Ors Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this writ petition, moved under Article 226 of Constitution of India, the petitioners have sought quashing of the First Information Report 16.06.2012, registered as Crime No. 117 of 2012, relating to offences punishable under Section 420, 467, 468, 471 and 120B of I.P.C. at Police Station Patel Nagar, District Dehradun.
(3.) Learned counsel for the petitioners submitted that the petitioner No.4 Smt. Puneeta Devi is bonafide purchaser of the property. It is further submitted that the petitioner No.1 Kunwar Pal Singh is her husband. It is further pointed out that petitioner No. 1 and 4 have taken loan to purchase the land.;


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