PRAFULLA MAJUMDAR AND ORS Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-5-110
HIGH COURT OF UTTARAKHAND
Decided on May 14,2012

Prafulla Majumdar And Ors 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 petitioners have sought quashing of the proceedings of criminal complaint case no. 2076 of 2011, Ravindra Nath vs. Prafulla Majumdar and others, relating to offences punishable under section 147, 392, 504, 506, 427 IPC, pending in the court of Additional Judicial Magistrate, Khatima.
(3.) Learned counsel for the petitioners submitted that the impugned criminal proceedings are counter blast to the orders passed by the Revenue Authorities in respect of the land situated in Khasra No. 199A and 199A/2 in village Gurugram within the limits of Police Station Sitarganj.;


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