SITO AND 3 OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-8-140
HIGH COURT OF UTTARAKHAND
Decided on August 21,2013

Sito And 3 Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicants, by way of present petition/application moved under Section 482 Cr.P.C., seek to quash and set aside the impugned charge-sheet and cognizance order dated 01.02.2010, passed by Judicial Magistrate, Roorkee, District Haridwar in Criminal Case No. 4068 of 2010, captioned as State vs. Bablu @ Ashwani and others, under Sections 323, 504, 506, 498-A of IPC and Section 3/4 of the Dowry Prohibition Act.
(2.) Upon filing of a first information report by the informant/respondent no. 2, investigation started which culminated into submission of charge-sheet against five accused persons including the present applicants, for the offences punishable under Sections 323, 504, 506, 498-A of IPC and Section 3/4 of the Dowry Prohibition Act.
(3.) A compounding application being CRMA No.1201 of 2013 is filed along with joint compromise between the respondent no. 2 and the applicants represented by Balwant Singh (applicant no. 2). Respondent no. 2 Smt. Pooja Saini is present in person in the Court. She is duly identified by Mr. S.K.Shandilya, Advocate. Applicant no. 2 Balwant Singh is also present in person duly identified his counsel Mr. Manish Arora. Smt. Pooja Saini stated that she is no more interested in prosecution of the accused-applicants and, therefore, she has no objection if the criminal proceedings against the applicants pending in the Court of Judicial Magistrate, Roorkee are quashed.;


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