BABITA Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-145
HIGH COURT OF UTTARAKHAND
Decided on March 26,2012

BABITA Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) By means of this petition, a prayer has been made to quash the order of cognizance dated 22.11.2007 rendered by Sessions Judge, Haridwar in Criminal Revision No. 424 of 2007 titled as Babita Vs. State of Uttarakhand. In the said revision, learned Sessions Judge confirmed the order dated 10.09.2007 passed by Chief Judicial Magistrate, Haridwar in Misc. Case No. 281 of 2007 titled as Babita Vs. Harita Rani and others.
(2.) Babita moved an application under Section 156 (3) Cr.P.C. to the Chief Judicial Magistrate, Haridwar seeking a direction for registration of case against Harita Rani, Padam Singh and Vinod Kumar. The allegations were that Padam Singh, Pradhan of the village concerned, who was succeeded by another Pradhan Harita Rani, in connivance with Vinod Kumar, Gram Panchayat Development Officer made fabrication in village development record and paid Government money through vouchers no. 36 39 to different persons, who did not do any work on the dates for which they were paid by the Pradhan. Babita is resident of same village whereof Harita Rani and Padam Singh were Pradhan.
(3.) Learned Magistrate did not find any reason to direct the police to register a case so he rejected the application. Learned Sessions Judge also did not agree with the grounds of 2 revision, so he dismissed the revision. Learned Sessions Judge dismissed the said revision on one of the grounds inter alia that during the arguments submitted before him he was made aware that a case had already been registered by the local police in compliance of the Magistrate s order dated 10.07.2007.;


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