RAVINDRA ARORA S/O P D ARORA Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-3-130
HIGH COURT OF UTTARAKHAND
Decided on March 14,2012

Ravindra Arora S/O P D Arora Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition, moved under section 482 of Code of Criminal Procedure, 1973, the petitioner has sought quashing of the proceedings of Criminal Case No. 775 of 2010, State vs. Indresh Bhatia, relating to offences punishable under section 420, 467, 468, 471, and 120B I.P.C., Police Station Pauri, pending in the court of Additional Chief Judicial Magistrate, Kotdwar.
(3.) Learned counsel for the petitioner submitted that the petitioner (complainant) has entered into compromise with the respondent no.2 Indresh Bhatia (accused), and the complainant does not want to prosecute the respondent no.2. An Application No. 186 of 2012 has been moved along with the affidavit of the petitioner.;


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