GOVIND SINGH KUNJWAL Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-10-58
HIGH COURT OF UTTARAKHAND
Decided on October 06,2012

Govind Singh Kunjwal Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) By means of this petition, moved under Section 482 of the Code of Criminal Procedure, 1973 (for short Cr.P.C.), the petitioner has sought quashing of the proceedings of Criminal Case No. 25 of 2007, State vs. Govind Singh Kunjwal, relating to offences punishable under Section 171E of the Indian Penal Code, 1860 and Section 123 of the Representation of the People Act, 1951, registered at police station Almora, District Almora, pending in the court of Special Judicial Magistrate, Almora, District Almora.
(2.) Learned counsel for the petitioner drew attention of this Court towards the copy of first information report, which is enclosed as Annexure 2 to the petition. On a bare reading the first information report, it is revealed that the allegation against the petitioner is that on 27.01.2007, he addressed a gathering in the campus of Dak Banglow of Zila Panchayat Bhawan, Almora. He also hosted luncheon for party workers. It was also alleged that Zila Panchayat Bhawan was used by the petitioner for political purposes which was in violation of Model Code of Conduct for Election.
(3.) Heard learned counsel for the parties and perused the documents on record.;


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