DALIP SINGH KHETWAL Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-2-68
HIGH COURT OF UTTARAKHAND
Decided on February 17,2012

DALIP SINGH KHETWAL Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) By means of the present writ petition, the petitioner has prayed for a writ of certiorari for quashing FIR No. 7 of 2012 under Section 5/10 U.P. Public Exam (Prevention of Unfair Means) Act, 1998 and Sections 420/120-B IPC, P.S. Bageshwar, District Bageshwar. Further, the petitioner has sought a writ of mandamus directing respondent nos. 1 and 2 not to arrest the petitioner in respect of FIR No. 07 of 2012 under Section 05/10 U.P. Public Exam (Prevention of Unfair Means) Act, 1998 and Section 420/120-B IPC, P.S. Bageshwar, District Bageshwar.
(3.) The petitioner runs a Printing Press by the name and style of M/s Bagnath Stationery and Printing Press at Bageshwar. On 14.2.2012, an FIR was lodged against the petitioner under Sections 5/10 U.P. Public Exam (Prevention of Unfair Means) Act, 1998 and Sections 420/120-B IPC, P.S. Bageshwar, District Bageshwar alleging that he, along with one Jai Shri Cyber Caf Gift Centre and Photostat near Hotel Vivek Takula Road, Bageshwar issued photostat copy of Class XI Home Examination papers to the students of the district.;


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