JAGDISH AND ANOTHER Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-4-141
HIGH COURT OF UTTARAKHAND
Decided on April 29,2013

Jagdish And Another Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) By way of present writ petition, the petitioners seek writ in the nature of certiorari quashing the impugned FIR lodged by respondent no. 3 against them on 04.01.2013 at police station Jaspur, District Udham Singh Nagar, registered as FIR No. 03 of 2013 under Section 420, 465, 468, 471 of IPC.
(2.) An FIR was lodged by respondent no. 3 Jai Singh against Jagdish (petitioner) and three others (non petitioners) on 04.01.2013 in police station Jaspur with regard offences punishable under Sections 420, 465, 468 and 471 of IPC. The name of petitioner no. 2 Vijay Pal came into fore during the investigation. Both the petitioners are presently lodged in jail.
(3.) A compounding application no. 4097 of 2013 is filed by respondent no. 3, who is present in person before this Court, duly identified by his counsel Mr. Azmeen, Advocate. The petitioners are represented by Mr. Lalit Sharma, Advocate.;


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