SAHID HASAN AND THREE OTHERS Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2013-12-101
HIGH COURT OF UTTARAKHAND
Decided on December 12,2013

Sahid Hasan And Three Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) By means of present writ petition, the petitioners seek to issue a writ in the nature of certiorari quashing the impugned FIR of Crime No. 288 of 2013, under Sections 452, 323 and 504 of IPC, PS Laksar, District Haridwar,.
(2.) A first information report was lodged by the informant (respondent no. 3 herein) against four named accused persons (petitioners herein) on 20.11.2013 at PS Laksar for the offences under Sections 452, 323 and 504 of IPC.
(3.) At the very outset, learned counsel for the petitioners stated that he is not keen to pursue the Criminal Writ Petition. Criminal Writ Petition is, therefore, dismissed as 'not pressed'.;


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