SANPRIT SINGH @ NISHU S/O BALJEET SINGH Vs. STATE OF UTTARAKHAND THROUGH SECRETARY
LAWS(UTN)-2013-2-12
HIGH COURT OF UTTARAKHAND
Decided on February 15,2013

Sanprit Singh @ Nishu S/O Baljeet Singh,Gurdeep Singh @ Mannu, S/O Baljeet Singh,Gurmeet Kaur @ Seema W/O Ravindra Pal Singh Appellant
VERSUS
STATE OF UTTARAKHAND THROUGH SECRETARY,Sanjay Bajaj S/O Brahaprakash Bajaj Respondents

JUDGEMENT

- (1.) URGENCY Application No. 853 of 2013 is allowed.
(2.) HEARD . By means of this petition moved under Section 482 of Cr.P.C., the petitioners have sought quashing of the proceedings of Criminal Complaint Case No. 365 of 2011, Sanjay Bajaj Vs. Gurdeep Singh and others, relating to offences punishable under Section 419, 420, 380 of I.P.C., pending in the court of 1st Additional Civil Judge (Junior Division)/Judicial Magistrate, Haldwani.
(3.) LEARNED counsel for the petitioners submitted that the petitioners are siblings of Reema Bajaj (deceased), who died after her marriage with the complainant (respondent No.2 Sanjay Bajaj). Admittedly, the criminal case was registered against the respondent No.2 Sanjay Bajaj, in respect of offence punishable under Section 302 of I.P.C. It is also apparent from the First Information Report lodged against the respondent No.2 that he was arrested and sent to jail.;


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