JAGTAR SINGH AND ANOTHER Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-12-141
HIGH COURT OF UTTARAKHAND
Decided on December 30,2013

Jagtar Singh And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicants, by means of present petition moved under Section 482 Cr.P.C., seek to quash the charge-sheet dated 28.09.2010 as well as summoning order dated 18.10.2010 passed by Judicial Magistrate, Khatima, District Udham Singh Nagar in Criminal Case No. 119 of 2010, captioned as State vs. Jagtar Singh and others, under Sections 406, 420, 467, 468, 471, 323, 504, 506 and 427 of Indian Penal Code, pending before the said court.
(2.) Informant (respondent no. 2) lodged a first information report against three named accused, including the applicants, on 06.07.2010 at PS Khatima, District Udham Singh Nagar, under Sections 323, 504, 506, 392 and 406 IPC. After the investigation, charge-sheet was submitted against the applicants under Sections 406, 420, 467, 468, 471, 323, 504, 506 and 427 IPC. Cognizance was taken on the same. Aggrieved against the same, present application under Section 482 Cr.P.C. was filed.
(3.) A Miscellaneous Application being CRMA No. 2001 of 2013 is filed along with an affidavit of applicant no. 1 to indicate that the parties have settled their disputes amicably outside the Court. No grievance is, therefore, left to the complainant (respondent no. 2 herein) against the applicants. It is further stated in the affidavit that the civil suit between the parties was also decided on the basis of compromise between the parties. A copy of the settlement- deed is also enclosed as annexure no. 1 to the misc. application No. 2001 of 2013. The complainant /respondent no. 2 herein is signatory to the said settlement-deed.;


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