TEJ PAL S/O RAM SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-6-116
HIGH COURT OF UTTARAKHAND
Decided on June 22,2012

Tej Pal S/O Ram Singh Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) A counter affidavit has been filed on behalf of the State. Same be taken on record. Heard.
(2.) By means of this writ petition, moved under Article 226 of Constitution of India, the petitioners have sought quashing of the First Information Report dated 17.04.2012, registered as Crime No. 121 of 2012, relating to offences punishable under Section 420, 467, 468, 471, 408 and 120B of I.P.C., at Police Station Kotwali Gangnahar Roorkee, District Haridwar.
(3.) There are serious allegations of stealing medicines worth Rs. 78.23 Lakhs and selling them surreptitiously in the market. Co-accused Amit Kumar is said to be the main accused in the case.;


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