SATISH KUMAR AND 3 OTHERS Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2013-4-91
HIGH COURT OF UTTARAKHAND
Decided on April 06,2013

Satish Kumar And 3 Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) By way of present petition, the petitioners seek to issue writ in the nature of certiorari for quashing the impugned FIR registered as case crime no. 19 of 2013 under Sections 147, 148, 149, 323, 504, 308, 506 of IPC, police station Jhabrera, District Haridwar (contained as Annexure-6 to the writ petition).
(2.) An FIR was lodged at the instance of one Rajpal against seven accused persons, including the present petitioners on 27.02.2013 in police station Jhabrera, Roorkee, District Haridwar as regards offences punishable under Sections 147, 148, 149, 323, 504, 308, 506 of IPC.
(3.) At the very outset learned counsel for the petitioners did not press the main relief and instead submitted that the learned court below be directed to dispose of the bail applications of the present petitioners at an earliest opportunity.;


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