AMAR PAL; SUKHVIR SINGH & OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-12-123
HIGH COURT OF UTTARAKHAND
Decided on December 19,2013

Amar Pal; Sukhvir Singh And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Since both these applications under Section 482 of Cr.P.C. have arisen out of same summoning order, therefore, they are being decided of by this common judgment and order, for the sake of brevity.
(2.) The applicant(s), by means of present applications / petitions under Section 482 of Cr.P.C., seek to quash the charge-sheet as well as summoning order both dated 12.04.2010, as also the proceedings of criminal case no. 828 of 2009, State vs Amarpal Singh and others, under Sections 363, 504, 506, 323 of IPC, relating to police station, Kotwali, Dehradun pending in the Court of Chief Judicial Magistrate, Dehradun.
(3.) Complainant Smt. Diksha Narayan (respondent no. 2 herein) lodged an FIR against Amar Pal Singh, Amar Jeet Singh, Sukhvir Singh, Akbar Gurang and others (applicants herein) on 17.11.2009, at police station, Kotwali Dehradun, which was registered as case crime no. 507 of 2010, under Sections 323, 504, 363 of IPC. After the investigation of the case, a charge-sheet was submitted against all the seven accused persons (applicants herein) under Sections 323, 504, 506, 363 of IPC on 06.12.2009. Cognizance was taken by learned Chief Judicial Magistrate on 12.04.2010. Accused persons were summoned to face the trial for the offences complained of against them. Aggrieved against the same, present applications under Section 482 of Cr.P.C. were filed by the applicants.;


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