RAMESH SINGH RAWAT S/O SHURVEER SINGH RAWAT Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-5-99
HIGH COURT OF UTTARAKHAND
Decided on May 08,2012

Ramesh Singh Rawat S/O Shurveer Singh Rawat Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this writ petition, moved under Article 226 of Constitution of India, the petitioner has sought quashing of the First Information Report dated 08.04.2012, registered as Crime No. 100 of 2012, relating to offences punishable under Section 406, 420, 467, 468 of I.P.C., Police Station-Rishikesh, District Dehradun.
(3.) There are allegations against the petitioner that he misrepresented himself as Senior Officer of Tehri Hydro Development Corporation Ltd., and fraudulently obtained loan from the complainant bank.;


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