JASDEEP SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-6-11
HIGH COURT OF UTTARAKHAND
Decided on June 07,2012

JASDEEP SINGH Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

SERVESH KUMAR GUPTA , J. - (1.) REJOINDER affidavit filed today by Sri Prashant Khanna along with his Vakalatnama, are kept with the record.
(2.) BY means of this petition, moved under Section 482 Cr.P.C., a prayer has been advanced to quash the order dated 29.6.2007 as well as the entire proceedings of criminal complaint case no.287 of 2007, titled as "Sarvanand Thakur Vs. Jasdeep Singh and others". Having heard the learned counsel for both the parties, the facts, emerging out from the submissions of either part, are that in the intervening night of 26/27.1.2007 at about 11 PM, a dispute arose between the petitioners and respondent no.2 and his other companions. The same was escalated to manhandling/assault to each other. Jasdeep Singh (petitioner no.1) lodged an FIR in the same night at about 1:15 AM against the respondent Sarvanand Thakur and four others for the offence of Sections 147/452/324/504/506 IPC. The police investigated the matter and after perusal of the medical reports of petitioner no.1 Jasdeep Singh and no.3 Kulwant Singh, submitted a chargesheet on 16.3.2007 for the offences, as indicated above, against all the five accused.
(3.) LEARNED counsel for the petitioners has apprised the Court that now petitioner no.3-Kulwant Singh is no more, hence this petition filed on his behalf is hereby abated while the decision is being rendered for rest of the accused.;


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