PUSHP KUMAR SHARMA Vs. STATE OF UTTARAKHAND THROUGH SECRETARY HOME
LAWS(UTN)-2012-10-2
HIGH COURT OF UTTARAKHAND
Decided on October 17,2012

PUSHP KUMAR SHARMA Appellant
VERSUS
STATE OF UTTARAKHAND THROUGH SECRETARY HOME 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 the First Information Report registered as crime no. 202 of 2012, relating to offences punishable under section 419, 503, 506 IPC, at Police Station Kankhal, District Hardwar. Learned counsel for the petitioner submitted that the petitioner is a T.V. Journalist. The allegation against the petitioner is that he allured complainant to do illegal activities against persons associated with Patanjali Yogpeeth. Learned counsel for the petitioner submitted that the impugned first information report is got lodged with an object to stop the present writ petitioner (a journalist) from doing sting operation regarding the activities of the organization with which the complainant was associated. It is further pleaded that even if the contents of the first information report are taken to be true, the ingredients of the alleged offences are not made out. Attention of this Court is also drawn to an article published by the writ petitioner (a Journalist) in the magazine 'Outlook' dated October 15, 2012, in which the writ petitioner has placed certain facts of alleged activities of the Trust run by the employer of the complainant.
(3.) ADMIT the petition. Learned counsel for the State prays for, and is allowed six weeks' time to file the counter affidavit.;


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