VIVEK GOYAL AND TWO OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-10-96
HIGH COURT OF UTTARAKHAND
Decided on October 23,2013

Vivek Goyal And Two Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Since the aforesaid Criminal Misc. Applications under Section 482 Cr.P.C. arise out of the same FIR, therefore, they are being decided by this common judgment and order for the sake of brevity.
(2.) The applicants, by means of present petitions/applications moved under Section 482 Cr.P.C., seek to quash the impugned cognizance and summoning order dated 23.07.2008 passed by learned Chief Judicial Magistrate, Dehradun and the charge sheet dated 07.01.2008 as well as the entire proceedings of criminal case no. 432 of 2008, State vs. Vivek Goyal and others, arise out of case crime No. 303 of 2007, pending before the Court of 2nd Additional Chief Judicial Magistrate, Dehradun.
(3.) A first information report was lodged by respondent Ekta Goyal against the accused-applicants on 20.09.2007 for the offences punishable under Sections 498-A, 323, 504 & 506 IPC and Section of the Dowry Prohibition Act. After the investigation, charge-sheet was submitted against the applicants. Cognizance was taken and the accused-applicants were summoned to face the trial for the self-same offences. Aggrieved against the same, present applications under Section 482 Cr.P.C. were moved by the applicants.;


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