RAVI SRIVASTAVA S/O P N SRIVASTAVA AND ORS Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-8-86
HIGH COURT OF UTTARAKHAND
Decided on August 07,2012

Ravi Srivastava S/O P N Srivastava And Ors Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition, moved under Section 482 of Cr.P.C., the petitioners have sought quashing of the proceedings of Criminal Case No. 9470 of 2011(new No. 493 of 2012), State Vs. Ravi Srivastava, relating to offences punishable under Section 420, 406, 411 of I.P.C., Police Station Kashipur, pending in the court of 3 rd Additional Civil Judge (Junior Division)/ Judicial Magistrate, Kashipur.
(3.) Learned counsel for the petitioners submitted that the parties have entered in to compromise, and petitioner No.2 Virendra Kumar (complainant) does not want to prosecute the petitioner No.1 Ravi Srivastava.;


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