AKHTAR ALI & ANOTHER Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-5-132
HIGH COURT OF UTTARAKHAND
Decided on May 19,2012

Akhtar Ali And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Having heard upon the urgency application, the same is hereby allowed.
(2.) By way of this Criminal Miscellaneous Application, prayer has been made to quash the entire proceedings of Criminal Case No. 663/2007, State v. Daud & Others, pending before Additional Chief Judicial Magistrate, Haldwani, District Nainital.
(3.) Learned Counsel for the parties apprised this Court that the matter has been compromised and the parties have amicably settled their dispute. Copy of compromise has been annexed along with urgency application. Now, they do not want to proceed with any litigation in any Court pending between them.;


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