POOJA & ANOTHER Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2013-3-108
HIGH COURT OF UTTARAKHAND
Decided on March 01,2013

Pooja And Another Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) By means of this criminal writ petition, the petitioners seek to issue writ in the nature of certiorari quashing the impugned First Information Report which was registered against petitioners vide case crime no 19 of 2013 for the offences punishable under Sections 420, 467, 468, 471 and 120-B I.P.C. lodged by Assistant Employees Provident Fund Commissioner (Vigilance), Dehradun against the writ petitioners Ms. Pooja and Ms. Sunaina on 15.02.2013 in Police Station Basant Vihar, Dehradun.
(2.) The allegations against the writ petitioners /accused persons are that they siphoned of the money from the account of Employees Provident Fund Organization on the basis of forged documents. As per the allegations levelled against the petitioners, a sum to the tune of Rs. 1,60,000/- was embezzled by them. Learned counsel for the respondents submitted that the First Information Report was lodged against the petitioners only after the departmental inquiry was conducted in the matter.
(3.) After hearing learned counsel for the petitioners, learned counsel for the respondents no. 1 and 2/State and going through the papers on record, this court does not find it to be a fit case in which a writ of certiorari should be issued to quash the impugned First Information Report. The criminal writ petition is accordingly dismissed summarily at the admission stage itself.;


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