SUNIL KUMAR JHA S/O DHANESHWAR JHA Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-6-112
HIGH COURT OF UTTARAKHAND
Decided on June 14,2012

Sunil Kumar Jha S/O Dhaneshwar Jha Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition moved under Section 482 Cr.P.C., the petitioner has sought quashing of the proceedings of Criminal Case No. 317 of 2012, State Vs. Sunil Kumar Jha, relating to offences punishable under Section 147, 353, 504 of I.P.C., Revenue Police Station Panwanaula, District Almora, pending in the court of Chief Judicial Magistrate, Almora.
(3.) It is a case of alleged assault and abuse of criminal force against the public servant, while he was discharging his duties.;


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