NARESH AND OTHERS Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2013-3-118
HIGH COURT OF UTTARAKHAND
Decided on March 06,2013

Naresh And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) By way of this writ petition, the petitioners Naresh, Rajendra, Ravindra and Virendra seek direction in the nature of certiorari quashing the first information report (annexure no.1) dated 05.02.2013 registered as case crime no. 31A of 2013, under Sections 323, 452, 504 and 506 IPC, PS Kotwali Laksar, District -Hardiwar.
(2.) A first information report was lodged on 05.02.2013 at PS Kotwali Laksar against the writ petitioners as regards offences punishable under Sections 323, 452, 504 and 506 IPC at the instance of one Arvind. The first information report was registered as case crime no. 31A of 2013. Learned counsel for the writ petitioners submitted that first information report which was registered as case crime no. 31A of 2013, was the counterblast to the first information report of one of the writ petitioners i.e. Naresh against Arvind (informant of case crime no. 31A/2013) as regards offences punishable under Sections 452, 323, 354,504 and 506 IPC which was registered as case crime no. 31/2013 on 03.02.2013.
(3.) Having heard learned counsel for the writ petitioners, learned counsel for the State and after perusing the papers on record, this Court is of the view that it is not a fit case in which this Court should exercise it's jurisdiction under Article 226 of the Constitution of India. Accordingly, the writ petition is dismissed. [Since the petition has been dismissed, therefore, this Court does not feel it necessary to issue notice to respondent no 3 Arvind alias Chhota];


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