MAHENDRA SINGH MEHRA @ NARENDRA PAL SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-5-90
HIGH COURT OF UTTARAKHAND
Decided on May 03,2012

Mahendra Singh Mehra @ Narendra Pal Singh Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition moved under section 482 of Code of Criminal Procedure, 1973, the petitioner has sought quashing of the proceedings of Criminal Case No. 509 of2 2006, State vs. Bisan Ram, relating to offences punishable under section 279 and 304A of I.P.C., pending in the court of Judicial Magistrate, Ranikhet, District Almora.
(3.) It is pleaded on behalf of the petitioner that Motor Accident Claims Tribunal Almora, vide its order dated 01.03.2011, passed in M.A.C. Case No 11 of 2007 observed that Anand Singh (deceased) has not died in the motor accident.;


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