TAHIRA KHATOON D/O LATE ALLAHDIYA Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-8-85
HIGH COURT OF UTTARAKHAND
Decided on August 07,2012

Tahira Khatoon D/O Late Allahdiya Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition, moved under Section 482 of Cr.P.C., the petitioners have sought quashing of the proceedings of Criminal Case No. 565 of 2008, State Vs. Tahira Khatoon and others, relating to offences punishable under Section 467, 468, 420, 406, 120B of I.P.C., pending in the court of Chief Judicial Magistrate, Almora.
(3.) Learned counsel for the petitioners and learned counsel for the respondent No.2 stated before this Court that the parties have entered into compromise, and respondent No.2 Shabbir Ahmad does not want to prosecute the petitioners, who are his relatives. The dispute between the parties is the property dispute.;


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