SANDEEP SINGH, DALVEER LAL PANWAR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-6-131
HIGH COURT OF UTTARAKHAND
Decided on June 28,2012

Sandeep Singh, Dalveer Lal Panwar 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 22.04.2012, registered as Crime No. 45 of 2012, relating to offence punishable under Section 366, of I. P. C. at Police Station Gopeshwar, District Chamoli. 2
(3.) Learned counsel for the petitioners submitted that petitioner No. 1 Sandeep Singh and petitioner No. 2 Smt. Pooja Bhatt are major. Each one them is aged twentytwo years. A copy of High School Certificate of petitioner No. 1 is annexed as annexure No. 1 to the writ petition and the High School Mark Sheet of the petitioner No. 2 is filed as annexure No. 2 to the writ petition, as a proof of their age.;


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