PREM SAGAR S/O TOOFANI Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-7-126
HIGH COURT OF UTTARAKHAND
Decided on July 26,2012

Prem Sagar S/O Toofani Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition, moved under Section 482 of Cr.P.C., the petitioners have sought 2 quashing of the proceedings of Criminal Case No. 06 of 2010, State Vs. Om Prakash and others, relating to offences punishable under Section 325, 189, 147 of I.P.C., and one punishable under Section 3 (1) (x) of Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989, Tehsil Dhari, pending in the court of Chief Judicial Magistrate, Nainital.
(3.) Brief facts of the case are that the respondent No.2, who was Principal of Government Inter College, Josyura, lodged a First Information Report against the petitioners, who were Teachers in the College. It is alleged that the petitioners formed an unlawful assembly and assaulted him. The complainant has further alleged that he was insulted as he was a member of Scheduled Caste. After investigation, it appears that the Investigating Officer, submitted charge sheet against the petitioners.;


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