M L KHANNA & ANOTHER Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2012-10-89
HIGH COURT OF UTTARAKHAND
Decided on October 15,2012

M L Khanna And Another Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard learned Counsel for the applicants petitioners and learned State Counsel. Also perused the papers on record.
(2.) Applicants have filed this petition with the prayer to quash the entire criminal proceedings of Criminal Case No. 702/2012, State v. Ghanshyam Ojha & Others, going on against them in the Court of Judicial Magistrate, Roorkee, District Haridwar, wherein they have been summoned vide order dated 15.5.2012 to stand trial for the offence punishable under Section 63 of the Copy Right Act.
(3.) It transpires that an FIR was lodged on 8.2.2010 with PS Manglore, Roorkee against four persons including these two applicants petitioners. Two other accused persons, namely, Ghanshyam Ojha and Dinesh Yadav are respectively the Production Manager and Storekeeper in a drug company/factory where some medicines were being manufactured. Present applicants are the owners of the said factory.;


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