SUNIL P SINGH S/O PREM SINGH AND ORS Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-5-118
HIGH COURT OF UTTARAKHAND
Decided on May 16,2012

Sunil P Singh S/O Prem Singh And Ors 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 (for short Cr.P.C.), the petitioner has sought quashing of the proceedings of criminal case no. 118 of 2012, State vs. Sunil P.Singh and others, relating to offences punishable under section 420, 406, 467, 471, 120B IPC, pending in the court of Chief Judicial Magistrate, Bageshwar.
(3.) Learned counsel for the petitioner, and learned counsel for the respondent no. 2 stated before this Court that parties have entered into compromise and the complainant does not want to prosecute the petitioner Sunil P. Singh. Attention of this Court is drawn to the copy of order dated 18.04.2012, passed by this Court in Criminal Miscellaneous Application (C482) No. 374 of 2012, whereby this court has already quashed the proceedings of the case pending before the trial court as against the other accused namely Vachaspati, Ramesh Chandra Gurrani, Prakash Verma and Jalaj Pandey. Copy of said document is annexed as annex. 4 to the petition. It is further submitted that now the complainant does not want to prosecute the only remaining accused Sunil P.Singh.;


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