SAMEEP GANDHI & ANOTHER Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-10-77
HIGH COURT OF UTTARAKHAND
Decided on October 11,2012

Sameep Gandhi And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Heard learned Counsel for the petitioners and learned AGA for the State. Also perused the papers on record.
(2.) There is an institute named Saraswati Institute of Management and Technology located at Gadarpur.
(3.) Sameep Gandhi is the Secretary of that institute, Kanhayya Lal Khandelwal is the Treasurer and Hari Om Garg is the Chairman. It appears that there are two rival groups active in the said institute. One group is headed by Mr. Sameep Gandhi (petitioner no. 1) under the patronage of Hari Om Garg, Chairman, while the other group is being led by Mr. Khandelwal. Vishal Garg (petitioner no. 2) is son of Hari Om Garg. There are certain differences between these two groups regarding the management of the affairs of the said institute. So, in order to settle the scores, Sameep Gandhi lodged a report against Mr. Khandelwal on 14.5.2012 at PS Gadarpur for the offences under Section 147, 148, 323, 504, 506 IPC.;


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