SALEEM Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-5-117
HIGH COURT OF UTTARAKHAND
Decided on May 16,2012

SALEEM Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this writ petition moved under Article 226 of Constitution of India, the petitioner has sought quashing of the First Information Report dated 16.04.2012, registered as F.I.R. No. 101 of 2012, relating to offences punishable under section 379 and 411 of I.P.C, Police Station Bazpur, District Udham Singh Nagar.
(3.) The allegation in the First Information Report is that four persons were found stealing transformer oil. When the police raided, two of them escaped. As per the First Information Report the apprehended accused disclosed name of one of the person escaped as Saleem.;


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