NEERAJ JOSHI AND OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-10-117
HIGH COURT OF UTTARAKHAND
Decided on October 29,2013

Neeraj Joshi And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) There is 815 days' delay in filing the restoration application. An application for condonation of delay has been filed for condoning aforesaid delay. Grounds shown for the delay are found sufficient. Therefore, delay condonation application (CRMA No. 1575 of 2013) is allowed, and the delay is hereby condoned. Heard on restoration application. The application under Section 482 of Cr.P.C. was dismissed for non-prosecution on 23.06.2011, as no one turned up on behalf of the applicants on the date fixed. Having considered the averments made in the affidavit filed in support of restoration application and, being satisfied with the sufficiency of the reasons thus furnished, the restoration application (MCRC No. 165 of 2013) is allowed. The petition under Section 482 of Cr.P.C. is restored to its original number.
(2.) Also heard on application under Section 482 of Cr.P.C. filed by the applicants.
(3.) The applicants, by means of present application / petition under Section 482 of Cr.P.C., seek to quash the chargesheet dated 19.12.2006, submitted in case crime no. 3542 of 2006, under Sections 420, 465, 468, 177, 166, 167, 120B of IPC as also the entire proceedings in criminal case no. 611 of 2007, State vs Neeraj Joshi and others, in respect of selfsame offences, pending before the court of Chief Judicial Magistrate, Udham Singh Nagar.;


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