DUSHYANT KUMAR S/O SEWARAM Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-5-87
HIGH COURT OF UTTARAKHAND
Decided on May 01,2012

Dushyant Kumar S/O Sewaram Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition, moved under Section 482 Cr.P.C., the petitioners have sought quashing of proceedings of Criminal Case No. 1391 of 2012 (Old No. 2950 of 2010/938 of 2011) State Vs. Smt. Anju and others, relating to offences punishable under Section 419, 420, 467, 468, 471, 120-B of I.P.C., Police Station Bhagwanpur, District Haridwar, pending in the Court of Additional Civil Judge (Senior Division)/ Additional Chief Judicial Magistrate, Roorkee.
(3.) Learned counsel for the petitioners and learned counsel for the complainant stated before this court that parties have entered into compromise. A compounding application no. 461 of 2012 is filed supported by affidavits of Anju Tyagi and Savita Rani.;


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