GURU CHARAN SINGH & OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-5-121
HIGH COURT OF UTTARAKHAND
Decided on May 17,2012

Guru Charan Singh And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) By means of this petition, prayer has been made to quash the proceedings of Criminal Complaint Case No. 2767/2007, Matlub Hasan v. Guru Charan & Others, under Section 323, 504 & 506 IPC pending in the court of Special Judicial Magistrate II, Dehradun.
(2.) Though the Vakalatnama of Sangeev Singh and Atul Bahuguna, Advocates, have been filed on behalf of the private respondent no. 2, but there is no representation on his behalf. No counter affidavit has either been filed. So, this Court extended hearing to learned Counsel for the applicants and learned AGA for the State. Also perused the papers on record.
(3.) It appears that Matlub Hasan runs a tailing shop under the name and style of Liberty Tailor. His shop is situated in a complex at Rishikesh Raod, Doiwala, Dehradun. The shop of the complainant exists upon a showroom of motorbikes owned by the applicant Guru Charan Singh. It was originally owned by Ratan Singh, father-in-law of Guru Charan Singh. Ratan Singh subsequently transferred this property to his son-in-law Guru Charan Singh.;


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