RAM NIWAS GUPTA AND 5 OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-4-81
HIGH COURT OF UTTARAKHAND
Decided on April 04,2013

Ram Niwas Gupta And 5 Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) By way of present application / petition, moved under Section 482 of Cr.P.C., the applicants seek to quash the charge sheet dated 11.07.2003 as well as the proceedings of criminal case no. 1990 of 2003, State vs. Ram Niwas and others under Section 420, 467, 468, 471, 506, 120B of IPC, pending in the court of Chief Judicial Magistrate, Dehradun.
(2.) An FIR was lodged by Rahul Setia (respondent no. 2) against nine accused persons, including present applicants on 9th January 2003 in police station Kotwali Dehradun regarding offences punishable under Sections 420, 467, 468, 471, 120B, 506 of IPC.
(3.) During the course of hearing of present application / petition, a compounding application is moved on behalf of the parties, indicating therein that both the parties have entered into compromise. In view of the amicable settlement arrived at between the parties, the informant / respondent no. 2 has prayed for permission to compound the offences complained of against the accused persons. The complainant alongwith accused applicants are present in person before the Court duly identified by their counsel.;


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