SAMAY SINGH S/O SUKHBEER SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-7-120
HIGH COURT OF UTTARAKHAND
Decided on July 24,2012

Samay Singh S/O Sukhbeer Singh 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 dated 16.06.2012, registered as crime no. 250 of 2012, relating to offences punishable under section 420, 120B IPC, at Police Station Kotwali Manglaur, District Hardwar.
(3.) Allegation against the petitioner is that after he executed registered agreement of sale of property in favour of the complainant, and accepted major part of the consideration, he did not honour the agreement. Consequently, the complainant (respondent no.3) filed a suit for specific performance before the civil court. The petitioner is said to have been taken a plea in his written statement that he never executed agreement of sale, as such the respondent no. 3 has alleged that she was cheated of Rs. 1,50,000/- paid by her to the petitioner in respect of which there is endorsement made by Sub Registrar in the document.;


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