SWAMI PARAM PRAKASH, SHISHYA SWAMI PARMANAND Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-3-135
HIGH COURT OF UTTARAKHAND
Decided on March 15,2012

Swami Param Prakash, Shishya Swami Parmanand Appellant
VERSUS
State of Uttarakhand and Ors 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 03.03.2012, registered as Crime No. 165 of 2012, relating to offences punishable under section 420, and 120B I.P.C., Police Station Kotwali Nagar, District Hardwar.
(3.) Learned counsel for the petitioner submitted that admittedly in the property in question coaccused Purushottamacharya was the co-owner as is evident from the First Information Report. It is also admittedly in the First Information Report that the property in question was transferred by co-accused Purushottamacharya to the present petitioner. The plea of the present petitioner is that he is a bonafide purchaser of the property for consideration. It is contended that even if it is believed that the complainant's share was transferred by another cosharer, it is a civil dispute between the parties and no criminal liability is involved.;


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