DHEERAJ UPRETI S/O ANAND UPRETI AND ORS Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-7-124
HIGH COURT OF UTTARAKHAND
Decided on July 24,2012

Dheeraj Upreti S/O Anand Upreti And Ors Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition, moved under Section 482 of Cr.P.C., the petitioner has sought direction of this Court to the Judicial Magistrate, Ranikhet, to accept the final report submitted in connection with the First Information Report No. NIL of 2008, Harish Chandra Vs. Dheeraj and others, relating to offences punishable under Section 366 and 506 of I.P.C., and further direction is sought from this Court ordering the Judicial Magistrate, Ranikhet, to decide the matter expeditiously.
(3.) It appears that the First Information Report was lodged way back in the year 2008, in which, after investigation, final report was submitted by the Police. It also appears that the complainant was issued notices by the Magistrate in the matter, and final report is pending for last more than one year.;


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