MEGHA BANSAL AND TWO OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-12-110
HIGH COURT OF UTTARAKHAND
Decided on December 17,2013

Megha Bansal And Two Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicants Smt. Megha Bansal, Manish Bansal and D. C. Bansal, by means of present petition moved under Section 482 Cr.P.C., seek to quash the order dated 07.02.2009 (annexure-8) passed by learned Special Judicial Magistrate, 1st, Dehradun, as well as the entire proceedings of Misc. Case No. 58 of 2009, Rajiv Kumar vs. State, under Sections 420, 467, 468, 471 and 120-B of IPC, pending in the Court of learned Additional Chief Judicial Magistrate, 3rd, Dehradun.
(2.) A complaint case was filed by the complainant (respondent no. 2 herein) against accused persons (applicants herein) in the court of Additional Chief Judicial Magistrate, 3rd, Dehardun. The complaint was dismissed under Section 203 Cr.P.C. on 06.01.2009. A Criminal Revision was preferred challenging the said order on 01.07.2009. Criminal Revision was also dismissed. The order passed by the Revisional Court has thus attained finality. The same was the subject matter of challenge in present application under Section 482 Cr.P.C.
(3.) Learned counsel for the applicants stated that the parties have buried their differences amicably outside the Court and have thus settled their disputes amicably. Learned counsel for the private respondent stated that he has no instructions in the matter. This Court has, therefore, no option but to accept the statement given by the learned counsel for the applicants.;


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