PATIL AJIT BALKRISHNA Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-10-87
HIGH COURT OF UTTARAKHAND
Decided on October 17,2013

Patil Ajit Balkrishna Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) The applicant, by means of present Application under Section 482 Cr.P.C., seeks to quash the summoning order dated 17.08.2013 passed by the Judicial Magistrate, Rudrapur in Criminal Case no.226 of 2013 titled as Afsar Ali vs. Afzal Khan and others under Sections 120-B, 420, 467, 468 & 471 IPC. The applicant also seeks to quash the proceedings of the aforementioned criminal case pending before the said court.
(2.) At the very outset, learned counsel for the accused-applicant submitted that he does not want to press the application under Section 482 Cr.P.C. on merits and instead, made a prayer that learned Magistrate be directed to decide the bail application of applicant on the same day, subject to his surrender.
(3.) A criminal compliant case was filed by respondent nos.2 & 3 against 7 accused persons, including the present applicant in the court of Judicial Magistrate, Rudrapur for the offences punishable under Sections 120-B, 420, 467, 468 & 471 IPC. The learned Magistrate, vide order dated 17.08.2013, summoned the applicant to face the trial for the selfsame offences.;


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