MANOJ AND SEVEN OTHERS Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-10-118
HIGH COURT OF UTTARAKHAND
Decided on October 30,2013

Manoj And Seven Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties and perused the record.
(2.) These writ petitions have been filed by the petitioners for quashing the cross F.I.R. lodged by the petitioners against each other.
(3.) Criminal Writ Petition No. 1268 of 2013 has been filed for quashing of the F.I.R. dated 13.09.2013, registered as Case Crime No. 159 of 2013 under Section 147, 148, 323, 452, 326 and 506 I.P.C. at Reporting Outpost Herbertpur, Police Station Vikas Nagar, District Dehradun, lodged by respondent no.3 in terms of the compromise dated 24.09.2013.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.