ANAND SINGH SON OF MOHAN SINGH AND ORS Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-7-108
HIGH COURT OF UTTARAKHAND
Decided on July 03,2012

Anand Singh Son Of Mohan Singh And Ors Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this writ petition, moved under Article 226 of Constitution of India, the petitioners have sought quashing of the F.I.R. No. 4A of 2012, relating to offences punishable under Section 323, 504, 506 of I.P.C., and one punishable under Section 3 (1) (x) of Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989, Police Station Betal Ghat, District Nainital.
(3.) There are cross First Information Reports of the incident. There are injuries on both the sides. Learned counsel for the petitioners submitted that the time mentioned in the First Information Report is different. It is further submitted that the petitioners are falsely implicated in the case.;


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