DHARMENDER S/O SATISH CHAND Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-131
HIGH COURT OF UTTARAKHAND
Decided on March 15,2012

Dharmender S/O Satish Chand Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this writ petition moved under Article 226 of Constitution of India, the petitioners have sought quashing of the First Information Report dated 05.03.2012, registered as Crime No. 77 of 2012, relating to offences punishable under section 420, 467, 468 and 471 I.P.C., police station Kotwali Roorkee, District Hardwar.
(3.) Learned counsel for the petitioners submitted that the sale deed in question which was executed by the complainant, is disputed after a period of four years of its execution by him in favour of petitioner no.2. It is pleaded that due to increase in the price of the land, the First Information Report has been lodged which is abuse of process of law. It is also pointed out that orders passed under section (3) of Cr.P.C., by the Magistrate, on account of which the F.I.R. was registered has already been stayed by this court vide its order dated 05.03.2012, passed in criminal Misc. Application No. 217 of 2012.;


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