CHATUR SINGH BOHRA & OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-11-102
HIGH COURT OF UTTARAKHAND
Decided on November 26,2013

Chatur Singh Bohra And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicants, by means of present application / petition under Section 482 of Cr.P.C., seek to quash the entire proceedings of criminal case no. 195 of 2009, State vs. Suresh Ram and others, under Sections 420, 467, 468, 471, 120-B of IPC as also the impugned order dated 17.05.2010, passed in aforesaid criminal case, pending before the court of Chief Judicial Magistrate, Champawat.
(2.) Sri N.S. Dangi, Sub Divisional Magistrate, Lohaghat submitted a report (Annexure 1 to the petition) on 8th January 2008, regarding embezzlement of the money obtained under Jan Shree Beema Yojana. Sub Divisional Magistate recommended penal action against the wrongdoers. Mahipal Singh Chauhan, Assistant Manager, Uttarakhand Multipurpose Finance and Development Corporation, Champawat lodged an FIR against nine accused persons on 16.06.2008, at police station, Kotwali, Champawat, which was registered as case crime no. 180 of 2008, under Section 420 of IPC. After the investigation, a charge-sheet was submitted against the accused persons for the selfsame offence. Trial against them proceeded in the court of Chief Judicial Magistrate, Champawat. While the trial against the main accused persons was underway and examination-in-chief of PW1 Narain Singh Dangi, Sub Divisional Magistrate was recorded, an application under Section 319 of Cr.P.C. was moved on behalf of prosecution to summon other accused persons also. Those accused persons, against whom no charge-sheet was submitted, but were sought to be summoned under Section 319 of Cr.P.C., were Chatur Singh Bohra, Naveen Chandra Bhatt, Sekhar Chandra Pangaria and B.M. Sharma.
(3.) On the application dated 17.05.2010 of the Prosecuting Officer, Champawat, learned Chief Judicial Magistrate, Champawat summoned these accused persons in exercise of his jurisdiction under Section 319 of Cr.P.C., vide order dated 17.05.2010. The said order dated 17.05.2010, is under challenge before this Court in present application under Section 482 of Cr.P.C.;


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