DALEEP KUMAR & OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-12-161
HIGH COURT OF UTTARAKHAND
Decided on December 31,2012

Daleep Kumar And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Parties have filed compounding application in the matter. This Court has been apprised that on previous two dates, applicant no. 1 Daleep Kumar (husband) and complainant/respondent no. 2 Smt. Anuradha (wife) were present in person before this Court to verify the contents of the compounding application, though they are not present today. Compounding application is also supported by the affidavits of both the parties.
(2.) It has been stated that dispute between the parties has been settled amicably and, now, the complainant respondent does not want to proceed with the trial against the accused applicants. It has also been stated that both husband and wife are living together since 2009.
(3.) In view of the above, nothing further remains to be heard. Accordingly, keeping in view the proposition of law propounded by Hon'ble Apex Court in case of B.S. Joshi & Others v. State of Haryana & Another, 2003 4 SCC 675, which has been recently affirmed in case of Shiji @ Pappu & Others v. Radhika & Another, 2012 1 SCC(Cri) 101, compromise arrived 2 at between the parties is accepted. Compounding application (CRMA 1630/2012) is allowed.;


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