ANWAR Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-12-143
HIGH COURT OF UTTARAKHAND
Decided on December 30,2013

ANWAR Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Heard on Restoration Application MCRC No. 228 of 2013. The application under Section 482 of Cr.P.C. was dismissed for want of prosecution on 18.12.2013, as no one turned up on behalf of the applicant on the date fixed. Having considered the averments made in the affidavit filed in support of restoration application and, being satisfied with the sufficiency of the reasons thus furnished, the restoration application (MCRC No. 228 of 2013) is allowed. The petition under Section 482 of Cr.P.C. is restored to its original number.
(2.) Also heard on Criminal Misc. Application (C-482) No. 330 of 2009.
(3.) The applicant, by means of present application / petition under Section 482 of Cr.P.C., seeks to quash the charge-sheet dated 24.05.2008 and cognizance order dated 20.06.2008, as also the entire proceedings of criminal case no. 1220 of 2008 (new no. 55 of 2008), State vs Anwar, under Sections 211 and 506 of IPC, pending in the court of Chief Judicial Magistrate, Tehri Garhwal.;


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