P.P. RAMCHANDRAN S/O P.P. PUSPAKARAN R/O 281 GURU ROAD, PATEL NAGAR, DEHRADUN, DISTRICT DEHRADUN. Vs. STATE OF UTTARAKHAND, THROUGH SENIOR SUPERINTENDENT OF POLICE, DEHRADUN, DISTRICT DEHRADUN
LAWS(UTN)-2012-5-1
HIGH COURT OF UTTARAKHAND
Decided on May 03,2012

P.P. RAMCHANDRAN Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) HEARD.
(2.) BY means of this writ petition, moved under Article 226 of Constitution of India, the petitioner has sought quashing of First Information Report No. 77 of 2012, relating to offences punishable under Section 420, 504 and 506 of I.P.C., Police Station Patel Nagar, District Dehradun. Learned counsel for the petitioner and learned counsel for the respondent No.3 stated that complainant and the accused have entered in to the compromise. This is a case relating to property dispute. It is stated by the respondent No.3 and the petitioner, who are present in person identified their counsel that the petitioner shall transfer the property in question for an amount of Rs. 41 lakhs to the respondent No.3. It is contended on behalf of the petitioner that even if the contents of the First Information Report are taken to be true, only civil liability gets attracted due to alleged violation of the terms of the agreement entered between the parties, and as such, ingredients of the alleged offence are not made out.
(3.) ADMIT the petition. Learned counsel for the State and learned counsel for the complainant pray for and are allowed six weeks' time to file the counter affidavit.;


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