OM PRAKASH BHATIA Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-10-99
HIGH COURT OF UTTARAKHAND
Decided on October 18,2012

OM PRAKASH BHATIA Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) This petition has been filed for quashing the proceedings of Criminal Case No. 133/2011, under Section 306, 384, 506 IPC, which is pending adjudication before the Sessions Judge, Pauri.
(2.) This Court gave ample hearing to learned Counsel for the accused applicant as well as to the learned State Counsel. Also perused the papers on record.
(3.) It appears that Smt. Annu Bhatia sent a complaint, through post, against the applicant Om Prakash Bhatia, which was registered as an FIR by PS Kotdwar on 29.9.2011 at 9.30 pm. It has been alleged in the complaint that Om Prakash Bhatia was continuously harassing and threatening her as well as her in-laws and husband for extortion of money. She has averred that even after extorting Rs. 2,50,000/- by putting them in fear of some untoward incidents, the accused continued to intimidate and terrorize them demanding more money. Accused also threatened to throw out her family members from the house in which they were living. Complainant further alleged that there was serious threat on their lives and property as the accused enjoys very strong political connections and he is a very powerful person of the area.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.