KAZI RAIS AHMAD S/O AKHTAR ALI Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-5-129
HIGH COURT OF UTTARAKHAND
Decided on May 18,2012

Kazi Rais Ahmad S/O Akhtar Ali 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. 663 of 2007, State vs. Daud and others, relating to offences punishable under section 498A, 504, 313 IPC, and one punishable under section Dowry Prohibition Act, 1961, pending in the court of Additional Chief Judicial Magistrate, Haldwani.
(3.) Learned counsel for the petitioner, and learned counsel for the respondent no. 2 (complainant) stated that petitioner Rais Ahmad has entered into compromise with his wife Rushda Rahman.;


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