VASANTI DEVI AND OTHERS Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-2-59
HIGH COURT OF UTTARAKHAND
Decided on February 07,2012

Vasanti Devi And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard Mr. Bhupendra Singh, Advocate for the applicants and Mr. Shivanand Bhatt, Brief Holder for the State of Uttarakhand.
(2.) Applicants Vasanti Devi and two others have moved this Court under Section 482 CrPC for quashing the order, whereby the applicants were summoned by the learned Court below to face the trial. It is submitted that a charge sheet against the said applicants was submitted before the learned Magistrate for the offences punishable under Sections 147 and 436 IPC. The applicants have also moved an urgency application on the ground that learned Magistrate has fixed 8th February, 2012 for appearance of the accused persons to face the trial before it.
(3.) This Court is not entering into the merits of the case at this juncture. Suffice will it be to say that no harm will be caused to any party, if the learned Court below is directed to postpone the hearing of the case on 8th February, 2012 to any other convenient date. It is, therefore, directed that no coercive steps will be taken against the applicants, if they fail to appear before the learned Court below on 8th February, 2012.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.