ASHIK HUSSAIN S/O SADDIK Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-7-118
HIGH COURT OF UTTARAKHAND
Decided on July 24,2012

Ashik Hussain S/O Saddik 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 the First Information Report dated 24.06.2012, registered as crime no. 102 of 2012, relating to offences punishable under section 420, 467, 468, 471 IPC, at Police Station Pathri, District Hardwar.
(3.) The allegation made by the complainant in the FIR is that the name of the accused Ashik Hussain (present petitioner) is similar to the name of the father of the complainant. It is alleged by the complainant/ respondent no. 3 Samsher that his father's property was got mortgaged by the petitioner in obtaining loan from a bank.;


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