SUNIT KUMAR MATHUR & ANOTHER Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2012-8-77
HIGH COURT OF UTTARAKHAND
Decided on August 03,2012

Sunit Kumar Mathur And Another Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard learned Counsel for the petitioners and learned Brief Holder for the State. Also perused the papers available on record.
(2.) It transpires that a case has been registered against the petitioners for the offences under Section 420, 468, 467, 471 IPC. The allegations are that the petitioner no. 1 Sunit Kumar Mathur, in connivance of petitioner no. 2 Mr. Subhash Arora, forged a Will of Govind Dev Taneja (deceased), father of the complainant/respondent no. 3 Dr. Devendra Kumar Taneja. The Will, in question, pertains to a land situated in Kashipur (Uttarakhand).
(3.) Complainant resides at Bareilly. As per the complainant, his father Govind Dev Taneja died in military hospital at Bareilly on 20.7.1978 at 4.55 pm and he was cremated in Bareilly itself on 21.7.1978. His death has duly been registered in the birth and death register of the concerned municipality of Bareilly. But the accused petitioner Sunit Kumar Mathur allegedly fabricated and forged this Will much after the death of his father i.e. on 11.1.1982 stating that since his grandfather and the deceased (father of complainant) were closed friends, so Govind Dev Taneja executed the Will in his favour.;


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