DALJEET SINGH PANWAR, BACHAN SINGH PANWAR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-6-126
HIGH COURT OF UTTARAKHAND
Decided on June 27,2012

Daljeet Singh Panwar, Bachan Singh Panwar Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this writ petition, moved under Article 226 of Constitution of India, the petitioner has sought quashing of the First Information Report, registered as F. I. R. No. 68 of 2012, relating to offences punishable under Section 366, 306 of I. P. C. at Police Station Karanprayag, District Chamoli.
(3.) Learned counsel for the petitioner submitted that the petitioner is Principal in Shyama Prasad Mukherji, Nawodaya Vidyalaya at Gairsain. It is further submitted that though the petitioner is widower but he never promised Sangeeta (sister of the complainant) that he would marry her. It is further pleaded that the petitioner has been falsely implicated in the case.;


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