NITIN JAIN S/O RAKESH JAIN AND ORS Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-7-123
HIGH COURT OF UTTARAKHAND
Decided on July 24,2012

Nitin Jain S/O Rakesh Jain And Ors Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition, moved under Section 482 of Cr.P.C., the petitioners have sought quashing of the proceedings of Criminal Case No. 356 of 2012, State Vs. Nitin and others, relating to offences punishable under Section 498A of I.P.C., and one punishable under Section 3/4 Dowry Prohibition Act, 1961, pending in the court of Judicial Magistrate, Vikasnagar, Dehradun.
(3.) A Compounding Application No. 859 of 2012 supported by an affidavit of Nitin Jain and one by Smt. Swati Jain is filed before this Court.;


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